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Employees' State Insurance (General) Regulations, 1950

31. Time for payment of contribution

An employer who is liable to pay contributions in respect of any employee shall pay those contributions within 21 days of the last day of the calendar month in which the contributions fall due];

12[PROVIDED that where a factory/establishment is permanently closed, the employer shall pay contribution on the last day of its closure.]





Employees'   State Insurance (General) Regulations, 1950 Back






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