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Report No. 137

Appendix I(IV)

National Iron and Steel Company (1984) Limited (A Govt of West Bengal Enterprise)

Dated: 20-5-90

PF/PM/215

To,

The Jt. Secretary & Law Officer,
7th Floor, "A", Wing,
Shastri Bhawan, New Delhi-110001.

Sub: Non-payment of Provident Fund/G.P.U.F./Retirement dues in respect of Shri Parsuram Singh.

Dear Sir,

Please refer to your Memo No. 6(3)/88-LC-Part-IV-392, dated 21-12-89.

In this connection we are to inform you that Shri Parsuram Singh an employee of our Company has retired from his service on 20-10-86 and Management has forwarded his claim Form No. 19 for his Provident Fund dues to the Office of the Regional Provident Fund Commissioner, West Bengal, Howrah Local Office 24, Belilias Road, Howrah on 29-12-1986 and we have also made a specific deposit vide challan dated 21-08-1986 for the purpose. We have drawn your attention in the above cases vide our letter on previous occasion, the photo copy of which is enclosed herewith for ready reference.

In this context we are to affirm that about 400 cases like the one as mentioned are pending before the office of Regional Provident Fund Commissioner, West Bengal for disposal.

We would request you to kindly pursue the said Office for the release of payment of the above said cases along with Shri Parsuram Singh.

Your prompt action is highly solicited.

Thanking you,

Yours faithfully,
for National Iron & Steel Co. (1984) Ltd.
Sd./-
(P.K. Bakshi)
Personnel Manager

18th Jan., 90

PM/PF/310

To,

Mr. A.K. Mukherjee, I.A.S.,
Regional Provident Fund Commissioner,
West Bengal, 44, Park Street,
Calcutta-16

Respected Sir,

Sub: Non-payment of Provident Fund Dues to out-going employees in respect of M/s. National Iron & Steel Co. (1984) Ltd. under Code No. WB/163.

I would like to draw your kind attention into the subject that about 500 P.F. Final Claims are lying pending in your Accounts Group, Howrah since long. The concerned members are reported to be under-going tremendous Financial Hardship and are often agitating before us. Some of them already been expired without any treatment and proper diet and this indignation of the Provident Fund beneficiaries seemed to be such as it appears that outgoing members/their nominees may at any time resort to the unrestful atmosphere, though we have already specifically deposited their Provident Fund Dues to your Office for necessary settlement.

In the context above, I feel and fervently pray to your goodself to look into matter of early disposal of the stated claims to mitigate their untold misery and to avoid further I.R. Problem in our organisation.

Your handful co-operation into the matter is solicited. Thanking you,

Yours faithfully,
for National Iron & Steel Co. (1984) Ltd.

Sd./-
(T.S. Das)
Personnel Manager

The Regional P.F. Commissioner,
West Bengal,
Howrah Local Office, (6th floor)
24, Bellilies Road,
Howrah.



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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