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Employees' State Insurance (General) Regulations, 1950

31A. Interest on contribution due, but not paid in time

An employer who fails to pay contribution within the periods specified in regulation 31, shall be liable to pay interest at the rate of 13[12] per cent per annum in respect of each day of default or delay in payment of contribution.]





Employees'   State Insurance (General) Regulations, 1950 Back






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