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Report No. 137

2.4. Causes attributable to the employers.-

The following causes attributable to the employers which result in delay in the finalisation and settlement of cases of Provident Fund and other retirement dues have been identified:-

(i) Inaction or indifference on the part of the employer;

(ii) Stalling settlement of the claim for provident fund dues on the mere objection of a third party;

(iii) Submission/forwarding of incorrect and incomplete papers to the Trust or the Office of the Regional Provident Fund Commissioner;

(iv) Non-finalisation of proceedings of inquiry into misconduct of the employees;

(v) Non-deposit by employers of their share and/or employees' contributions of Provident Fund;

(vi) Deployment of untrained staff;

(vii) Unwarranted insistence on production of a Succession Certificate;

(viii) Unwarranted insistence on the production of 'No Demand Certificate'.



Need for creating Office of Ombudsman and for Evolving Legislative - Administrative measures Inter alia to relieve hardships caused by Inordinate Delays in settling Provident Fund claims of Beneficiaries Back




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