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Employees' State Insurance (General) Regulations, 1950


14. Declaration form to be sent to appropriate office

The employer shall send to the appropriate office by registered post or messenger, all declaration forms without detaching the temporary identification certificate prepared under these regulations together with a return in duplicate in Form 3 within 10 days of the date on which the particulars for the declaration forms were furnished.





Employees'   State Insurance (General) Regulations, 1950 Back






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