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Report No. 137

3.3. Questions which arise.-

In the background traced hereinabove, the following questions raise their heads:-

(1) Is it just or fair to make a retired employee or the beneficiaries claiming under a dead employee to wait for many years (at times more than 10 years even up to 21 years)?

(2) Is the extant machinery adequate to resolve the problem?

The answers to question Nos. 1 and 2 are implicit therein. The present situation is intolerable and the present machinery is wholly inadequate. What then should be done?



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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