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Sick Industrial Companies (Special Provisions) Act, 1985

12. Facilities for medical treatment

The Chairman or other members shall be entitled to medical treatment and hospital facilities as provided in the Contributory Health Services Scheme Rules, 1954 and in places where the Central Health Services Scheme is not in operation, the Chairman and members shall be entitled to the facilities as provided in the Central Services Medical Attendance Rules.



Sick Industrial Companies (Special Provisions) Act, 1985 Back




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