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Report No. 137

Duties

I

It shall be the duty of the Ombudsman to ensure that the disbursements of the claims to retired employees or their nominees or beneficiaries (as the case may be) and others entitled to claim payment are made promptly and in any case within the time bracket of six months regardless of whether or not specific complaint has been made to him by the concerned employee.

II

It shall be his duty to invite complaints regarding non-payment of provident fund accumulation in order to apprise himself of such instances by way of-

(a) advertisements in appropriate regional daily newspapers in English and in regional languages in all States every six months;

(b) announcements over Radio and T.V. in all states in English and regional languages every six months.

III

To take cognizance suo motu as also on the basis of complaints received in response to such invitations or otherwise and to take appropriate steps to secure disbursements in such cases with promptitude by getting in touch with the appropriate authority. And seek information as regards the cause for the delay and to issue appropriate directions to remove the bottleneck and to ensure compliance.

IV

It shall be his duty to call for returns and information regarding claims pending with the concerned establishments, scrutinize the returns submitted to him, and to take appropriate suo motu action and to issue appropriate directions to the concerned authorities to ensure prompt payment to the claimants with the end in view to ensure that no claim remains outstanding for more than 3 months.



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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