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Report No. 134

3.11. Commissioner to decide the compensation case within six months.-

By the very nature of things, a case relating to compensation under the Act requires to be disposed of with expedition and urgency. For, delay in such cases will defeat the very purpose of the legislation, and offend the spirit underlying the benevolent provisions of the Act. It is, therefore, recommended that the Act should be amended by introducing a new provision requiring the Commissioner to dispose of the matter within six months of its institution as far as practicable.



Removing Deficiencies in certain provisions of the Workmens Compensation Act, 1923 Back




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