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[Section 12A(4B)(b)] [Section 12A(4B)] [Section 12A] [Complete Act]
Central Government Act
Section 12A(4B)(b)(ii) in The Food Corporations Act, 1964
(ii) in a case falling under clause (b), be deemed to have been transferred under sub- section (1) and exercised and option under sub- section (4) to be governed by the leave, provident fund, retirement or other terminal benefits admissible to the employees of the Central Government in accordance with the rules and orders of the Central Government as amended from time to time: Provided that nothing in clause (a) of this sub- section shall apply to an officer or other employee who has, before the appointed day, been paid the terminal benefits as admissible to the employees of the Corporation under the regulations made by the Corporation under this Act, unless such officer or other employee refunds in a lump sum within six months from the appointed day the amount of contributions made by the Corporation towards such terminal benefits: Provided further that nothing in clause (b) of this sub- section shall apply to an officer or other employee who has intimated, under the proviso to sub- section (1), his intention of not becoming an employee of the Corporation.