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

10. Mode of recovery of moneys due from employers.-

Any amount due from an employer in respect of any contribution payable to the Fund, or damages recoverable under section 18 or any charges payable by him under any other provision of this Act or under any provision of the Scheme, may, if the amount is in arrear, be recovered by the Government in the same manner as an arrear of land revenue.



Seamens Provident Fund Act, 1966 Back




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