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The Fourth Schedule
[See Sections 2(55), (56), 76(1) and 152(1)]

Part I

List of Injuries Deemed to Result in Permanent Total Disablement

S.No.

Description of Injury

Percentage of loss of earning capacity

(1)

(2)

(3)

1. Loss of both hands or amputation at higher sites 100
2. Loss of a hand and a foot 100
3. Double amputation through leg or thigh, or amputation through leg or thigh on one side and loss of other foot 100
4. Loss of sight to such an extent as to render the claimant unable to perform any work for which eye-sight is essential 100
5. Very severe facial disfigurement 100
6. Absolute deafness 100


Code on Social Security Act, 2020 Back




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