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Report No. 137

1.6. Present exercise.-

The Commission has in this back-drop suo motu undertaken the present exercise aimed at three main objectives, viz.:-

(1) Bringing to light the magnitude of the hardships suffered by the employees or the beneficiaries in the context of the delays ranging from 6 months plus to 20 years in the settlement of their claims.

(2) Making recommendations in order to evolve a machinery to expedite settlement of their claims. And to suggest measures including amendment of relevant provisions of "Employees' Provident Funds and Miscellaneous Provisions Act, 1952" (Act for short) and the Scheme framed thereunder in order to foreclose such delays or to keep such delays within the narrowest time parameters in future.

(3) To identify a serious problem pertaining to legal implications of 'nominations' which not only already exists but has also the potential of visiting the beneficiaries of deceased employees with grave consequences, and to make appropriate recommendations for resolving the problem.

And what follows is the result of the said exercise.



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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