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Employees’ State Insurance Act, 1948

65. Benefits not to be combined

(1) An insured person shall not be entitled to receive for the same period-

(a) both sickness benefit and maternity benefit; or

(b) both sickness benefit and disablement benefit for temporary disablement; or

(c) both maternity benefit and disablement benefit for temporary disablement.

(2) Where a person is entitled to more than one of the benefits mentioned in sub-section (1), he shall be entitled to choose which benefit he shall receive.



Employees State Insurance Act, 1948 Back




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