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Workmen's Compensation


Who is a Workman

Workman means any person (other than a person whose employment is of a casual nature and who is employed otherwise than for the purposes of the employer’s trade or business) who is-

  1. a railway servant as defined in section 3 of the Indian Railways Act, 1890 not permanently employed in any administrative, district or sub-divisional office of a railway and not employed in any such capacity as is specified in Schedule II, or

  2. employed in any such capacity as is specified in Schedule II,

Whether the contract of employment was made before or after the passing of this Act and whether such contract is expressed or implied, oral or in writing.

The provisions of the Act have been extended to cooks employed in hotels, restaurants using power, liquefied petroleum gas or any other mechanical device in the process of cooking.

Employees entitled to compensation

Every employee (including those employed through a contractor but excluding casual employees), who is engaged for the purposes of employer’s business and who suffers an injury in any accident arising out of and in the course of his employment, shall be entitled for compensation under the Act.

Employer’s liability for compensation (accidents)

The employer of any establishment covered under this Act, is required to compensate an employee :

  1. Who has suffered an accident arising out of and in the course of his employment, resulting into

  1. death,

  2. permanent total disablement,

  3. permanent partial disablement, or

  4.  temporary disablement whether total or partial, or

  1. Who has contracted an occupational disease.



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