AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Employees’ State Insurance Act, 1948

73D. Mode of recovery of employer's special contribution

The employer's special contribution payable under this Chapter may be recovered as if it were an arrear of land revenue.



Employees State Insurance Act, 1948 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys