AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 134

Definition of workman

"2.(1)(n) "workman" means any person (other than a person whose employment is of casual nature and who is employed otherwise than for the purposes of the employer's trade or business) who is-

(i).............................

(ii)............................"



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys