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Report No. 137

1.3. Startling and saddening picture emerging on survey based on scrutiny of individual complaints.-

The complaints received by the Commission pursuant to a press release revealed a sorry state of affairs in the sphere of the administration of the beneficent and benevolent measures pertaining to disbursement of provident fund accumulations and retiremental benefits of the concerned employees:-

(1) As many as 481 employees or their beneficiaries had complained of delays and delays in respect of further 400 employees had come to the notice of the Commission during the course of its investigation. And .a much larger number must be on the casualty list for not everyone would have read the press note and even from out of them only some would have responded.

(2) Delays extended up to 21 years in undisputed cases and up to 35 years plus in disputed cases [See Appendices 'F' and 'G'].

(3) In as many as 139 cases, the delay extending up to 21 years was apparently and evidently unjustified and most of the claims were settled (wholly or partly) and satisfied within about three months of the Commission taking up the matters with the respective agencies guilty for the delays.



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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