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Employees' State Insurance (Central) Rules, 1950


47. Establishment of Provident Fund

The Corporation shall establish, maintain and contribute to a Provident Fund called the Employees’ State Insurance Corporation Provident Fund (hereinafter referred to as the Provident Fund) in respect of its employees other than those whose services are placed at the disposal of the Corporation by the Central or State Government.





Employees'   State Insurance (Central) Rules, 1950 Back






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