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2[16A. Liability of employer in respect of accidents resulting from collapse of houses provided by him.-

(1) If death or injury is caused to any worker or a member of his family as a result of the collapse of a house provided under section 15, and the collapse is not solely and directly attributable to a fault on the part of any occupant of the house or to a natural calamity, the employer shall be liable to pay compensation.

(2) The provisions of section 4 of, and Schedule IV to, the Workmen's Compensation Act, 1923 (8 of 1923), as in force for the time being, regarding the amount of compensation payable to a workman under that Act shall, so far as may be, apply for the determination of the amount of compensation payable under sub-section (1).

1.Subs. by Act 58 of 1981, s. 6, for "such rooms" (w.e.f. 26-1-1982).

2.Subs. by s. 7, ibid., for section 15 (w.e.f. 26-1-1982).



Plantations Labour Act, 1951 Back




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