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

Report No. 137

Appendix I(I)

To,

The Secretary,
P.F. Commissioner,
Shastri Bhawan,
New Delhi-110001.

Sub: Refund of P.F. accumulation of Parsuram Singh, P.F. No. WB/63/471,

Dear Sir,

With reference to the subject cited above it is brought to your kind notice that I was an employee of National Iron Steel Co. (NISCO), Belur (Howrah) and I have been retired from service three years back. I submitted my refund application through F/19 dated 29-12-86 and also submitted reminders time to time.

It is indeed troublesome for me and I have been suffering financially for non-payment of my aforesaid dues.

But with great sorrow it is expressed that no action has yet been taken from your end. So, I shall be highly obliged if you kindly look into the matter personally.

Thanking you,

Yours faithfully,
Sd./-
(Parsuram Singh)
C/o. Baliram Singh,
Rd. No. 8-E-7/5, New Town,
Burnper, Dist. Burdwan (W.B.)



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
The information provided on AdvocateKhoj.com is solely available at your request for informational purposes only and should not be interpreted as soliciting or advertisement.
Powered and driven by Neosys Inc