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Employees’ State Insurance Act, 1948

37. Valuation of assets and liabilities

The Corporation shall, at intervals of five years, have a valuation of its assets and liabilities made by a valuer appointed with the approval of the Central Government:

PROVIDED that it shall be open to the Central Government to direct a valuation to be made at such other times as it may consider necessary.



Employees State Insurance Act, 1948 Back




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