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Report No. 63

The Payment of Gratuity Act, 1972

Section 8-Recovery of gratuity-If the amount of gratuity payable under this Act is not paid by the employer, within the prescribed time to the person entitled thereto the controlling authority shall, on application made by the aggrieved person, issue a certificate for that amount to the Collector, who shall recover the same, together with compound interest thereon at the rate of 9% per annum from the date of expiry of the prescribed time, as arrears of land revenue and pay the same to the person entitled thereto.



Interest Act, 1839 Back




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