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

Employees' State Insurance (Central) Rules, 1950

41. Authentication of annual accounts and reports

The annual accounts together with the 22[report of the Comptroller and Auditor General of India] thereon and the annual report on the work and activities of the Corporation as adopted by the Corporation shall be authenticated by affixing the common seal of the Corporation and four copies thereof 28[together with the comments of the Corporation on the report of the Comptroller and Auditor General] shall be submitted to the Central Government not later than 29[the twentieth December] following the close of the financial year concerned for being placed before the Parliament:

PROVIDED that if the 22[report of the Comptroller and Auditor General of India] is not received by the 30[twentieth November] following the financial year to which it pertains, the annual accounts together with the 22[report of the Comptroller and Auditor General of India] thereon shall be submitted to the Central Government separately from the annual report on the work and activities of the Corporation.]





Employees'   State Insurance (Central) Rules, 1950 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