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

Workmen's Compensation Act, 1923


16. Returns as to compensation

The State Government may by notification in the Official Gazette direct that every person employing workmen or that any specified class of such persons shall send at such time and in such form and to such authority as may be specified in the notification a correct return specifying the number of injuries in respect of which compensation has been paid by the employer during the pervious year and the amount of such compensation together with such other particulars as to the compensation as the State Government may direct.



Workmen's Compensation Act, 1923 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