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Report No. 137

2.7.3. Dispute regarding size of accumulated amount.-

Sometimes there is a dispute between the Trust/Office of the Regional Provident Fund Commissioner on the one hand and the claimant on the other hand regarding the correctness of the provident fund accumulations. Such a dispute also adds to the delay in the finalisation of the claims.

To illustrate, Shri S.Z. Rehman retired from the services of M/s. National Project Construction Corporation on February 1, 1988. The Trust called upon the employee to send a stamped receipt of Rs. 11,532.50 p. The employee disputed the correctness of the amount calculated by the Trust and claimed that the accumulated amount was to the tune of Rs. 13.080. A break-up of the amount due was sent by the employee to the Trust on August 23, 1988. The dispute has not been resolved and the case is still awaiting settlement.



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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