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Workmen's Compensation Act, 1923

[Act No. 6 of Year 1974]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title extend and commencement

2

Definitions In this Act unless there is anything repugnant in the subject or context

Chapter II

Workmen's Compensation

3

Employer's liability for compensation

4

Amount of compensation

4A

Compensation to be paid when due and penalty for default

5

Method of calculating wages

6

Review Any half-monthly payment payable under this Act

7

Commutation of half-monthly payments

8

Distribution of compensation

9

Compensation not to be assigned attached or charged

10

Notice and claim

10A

Power to require from employers statements regarding fatal accident

10B

Reports of fatal accidents and serious bodily injuries

11

Medical examination

12

Contracting

13

Remedies of employer against stranger

14

Insolvency of employer

14A

Compensation to be first charge on assets transferred by employer

15

Special provisions relating to master and seamen

15A

Special provisions relating to captains and other members of crew of aircraft

15B

Special provisions relating to workmen aboard of companies and motor vehicles

16

Returns as to compensation

17

Contracting out Any contract or agreement

18

Proof of age [Repealed by the Workmen's Compensation (Amendment) Act 1959, (8 of 1959)]

18A

Penalties

Chapter III

Commissioners

19

Reference of Commissioners

20

Appointment of Commissioners

21

Venue of proceedings and transfer

22

Form of application

22A

Power of Commissioner to require further deposit in cases of fatal accident

23

Powers and procedure of Commissioners

24

Appearance of parties

25

Method of recording evidence

26

Costs

27

Power of submit cases

28

Registration of agreements

29

Effect of failure to register agreement

30

Appeals

30A

Withholding of certain payments pending decision of appeal

31

Recovery

Chapter IV

Rules

32

Power of the State Government to make rules

33

Power of Local Government to make rules [Repealed by the A.O. 1937]

34

Publication of rules

35

Rules to give effect to arrangements with other countries for the transfer of money paid as compensation

36

Rules made by Central Government to be laid before Parliament

Schedule

Schedule I

 

Schedule II

 

Schedule III



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