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Report No. 250

Chapter 3

A Note on Mica Mines Labour Welfare Fund Act, Act 22 of 1946

3.1 This Act falls under the category of Labour Laws. The Act was enacted to constitute a fund for the financing of activities to promote the welfare of labour employed in the mica mining industry. The Act contemplates the levy and collection of a cess on mica. However, statistics suggest that a substantial amount collected as cess is spent on maintaining the fund, instead of labour welfare. In addition to the Mica Mines Labour Welfare Fund, welfare funds also exist for other categories of workers such as limestone and. dolomite mine workers, beedi workers, iron ore, manganese ore and chrome ore workers, and cine workers.

The Central Government should review the functioning of the Mica Mines Labour Welfare Fund and other such welfare funds. Since such welfare funds exist for certain sectors, and not for others the Central Government should write to the concerned department about the functioning of such welfare funds. Thereafter, the Government may consider whether Act 22 of 1946 and other Welfare Fund Acts should be continued or not.

3.2 The Commission recommends that the Central Government should review the functioning of the Mica Mines Welfare Fund and other similar welfare funds Acts.

[Justice A.P. Shah]
Chairman

[Justice S.N. Kapoor]
Member

[Prof. (Dr.) Mool Chand Sharma]
Member

[Justice Usha Mehra]
Member

[Dr. S.S. Chahar]

[P.k. Malhotra]
Ex-officio Member

[Dr. Sanjay Singh]
Ex-officio Member



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