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Report No. 137

Powers

The Ombudsman in order to be effective should have powers:-

I

to monitor cases of delays in disbursements throughout the territories of India.

II

to monitor cases, of all employers and establishments, viz.,-

(i) establishments covered by the Act and the Schemes;

(ii) covered establishments to which exemptions have been granted under the relevant provisions of the Act and the Schemes;

(iii) employers and establishments not covered by the Act or the Schemes such as Public Sector undertakings having their own scheme and other statutory corporations of like nature.

III

to act suo motu as also the power to act on the basis of complaints received from employees or their nominees or the beneficiaries under the Act and the Schemes.

IV

He shall have power to call for information concerning matters where disbursement have not been made or delayed and to insist on the timely submission of prescribed returns.

V

He shall have the power to issue appropriate directions to secure compliance by the concerned authorities to enable him to discharge the duty to ensure prompt disbursement of dues.



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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