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Employees State Insurance


Exemption from maternity benefit act, 1961 and workmens compensation act, 1923.

An employer/establishments covered under the E.S.I. Act is exempt from the provisions of Maternity Benefit Act and Workmens Compensation Act. It is specifically provided that when a person is entitled to any of the benefits provided by the Act, then he shall not be entitled to recover any similar benefits admissible under the provisions of any other enactment.

 

Contracting out

Any contract or agreement which makes the workman give up or reduce his right to compensation from the employer is null and void insofar as it aims at reducing or removing the liability of the employer to pay compensation under the Act.



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