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Report No. 63

The Payment of Wages Act, 1936

Sections 7(f), (ff) and O.-These deal with deductions from the wages of an employed person-

(f) of advances of whatever nature (including T.A. and conveyance allowance) and the interest due in respect thereof;

(ff) of loans made from any fund constituted for the welfare of labour in accordance with rules approved by the State Government and the interest due in respect thereof

(fff) of loans granted for house-building or other purposes approved by the State Government and the interest due in respect thereof.



Interest Act, 1839 Back




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