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Report No. 85

Appendix 2

Extract from The Workmen's Compensation Act, 1923

3. Employer's liability for compensation.- (1) If personal injury is caused to a workman

by accident arising out of and in the course of his employment, his employer shall be liable to pay compensation in accordance with the provisions of this Chapter: Provided that the employer shall not be so liable:-

(a) in respect of any injury which does not result in the total or partial disablement of the workman for a period exceeding three days;

(b) in respect of any injury not resulting in death, caused by an accident which is directly attributable to

(i) the workman having been at the time thereof under the influence of drink or drugs, or

(ii) the wilful disobedience of the workman to an order expressly framed, for the purpose of securing the safety of workmen, or

(iii) the wilful removal or disregard by the workman of any safety guard or other device which he knew to have been provided for the purposes of securing the safety of workmen.



Claims for Compensation under Chapter 8 of the Motor Vehicles Act, 1939 Back




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