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Employees' State Insurance (Central) Rules, 1950

26. Disposal of property

Subject to the provisions of rule 29 and such conditions as may be laid down by the Corporation from time to time, the Director-General may-

(i) dispose of, by sale or exchange, any movable property belonging to the Corporation, the value of which does not exceed ten thousand rupees in each case, or grant for any term not exceeding twelve months a lease of any immovable property belonging to the Corporation;

(ii) with the sanction of the Standing Committee, lease, sell or otherwise dispose of any movable or immovable property belonging to the Corporation.





Employees'   State Insurance (Central) Rules, 1950 Back






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