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Maternity Benefit Act,1961

[Act No. 53 of Year 1961, dated 12th. December, 1961]

Contents

Sections

Particulars

1

Short title, extent and commencement

2

Application of Act

3

Definitions In this Act, unless the context otherwise requires

4

Employment of, or work by women prohibited during certain periods

5

Right to payment of maternity benefits

5A

Continuance of payment of maternity benefit in certain cases

5B

Payment of maternity benefit in certain cases

6

Notice of claim for maternity benefit and payment thereof

7

Payment of maternity benefit in case of death of a woman

8

Payment of medical bonus

9

Leave for miscarriage, etc.

9A

Leave with wages for tubectomy operation

10

Leave for illness arising out of pregnancy, delivery, premature birth of child, 19[miscarriage, medical termination of pregnancy or tubectomy operation]

11

Nursing breaks

12

Dismissal during absence of pregnancy

13

No deduction of wages in certain cases

14

Appointment of Inspectors

15

Powers and duties of Inspectors

16

Inspectors to be public servants

17

Power of Inspector to direct payments to be made

18

Forfeiture of maternity benefit

19

Abstract of Act and rules thereunder to be exhibited

20

Registers, etc.

21

Penalty for contravention of Act by employer

22

Penalty for obstructing Inspector

23

Cognizance of offences

24

Protection of action taken in good faith

25

Power of Central Government to give directions

26

Power to exempt establishments

27

Effect of laws and agreements inconsistent with this Act

28

Power to make rules

29

Amendment of Act 69 of 1951

30

Repeal

Maternity Benefit (Mines And Circus) Rules, 1963

1

Short title and commencement

2

Definitions

3

Muster-roll

4

Proof

5

Payment of maternity and other benefit

6

Break for nursing child

7

Duties and powers of the competent authority and Inspectors

8

Acts which constitute gross misconduct

9

Appeal under section 12

10

Complaint under section 17

11

Appeal under section l7

12

Supply of forms

13

Non-submission of notices, appeals or complaints in the prescribed forms

14

Records

15

Abstract

16

Annual returns

Form A

Muster-Roll

Form B

Medical Certificate

Form C

Death Certificate

Form D

Certificate Of Delivery/Miscarriage

Form E

Notice Under Section 6 Of The Maternity Benefit Act, 1961 For Proceeding On Maternity Leave

Form F

Receipt Of Maternity Benefit

Form G

Appeal

Form H

Complaint

Form I

Complaint

Form J

Appeal Under Section 17

Form K

Abstract Of The Maternity Benefit Act, 1961, And The Rules Made Thereunder

Form L

Annual Return For The Year Ending On The 31st December, 20....

Form M

Employment, Dismissal, Payment Of Bonus, Etc., Of Women For The Year Ending On 31st December, 20......

Form N

Details Of Payment Made During The Year Ending 31st December, 20...

Form O

Prosecution During The Year Ending 31st December, 20....

An Act to regulate the employment of women in certain establishments for certain period before and after child-birth and to provide for maternity benefit and certain other benefits

Be it enacted by Parliament in the Twelfth Year of the Republic of India as follows: -



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