AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Employees' State Insurance Corporation (General Provident Fund) Rules, 1995

5. Investments

All monies belonging to the fund shall be invested in the manner specified in the Employee's State Insurance (Central) Rules, 1950, for investment of monies belonging to the Employees' State Insurance Fund.





Employees'   State Insurance Corporation (General Provident Fund) Rules, 1995 Back






Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys