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Report No. 134

Amount of Compensation

"4. (1) Subject to the provisions of this Act, the amount of compensation shall be as follows, namely:-

(a) where death results from the injury,#an amount equal to forty per cent. of the monthly wages of the deceased workman multiplied by the relevant factor? #or #an amount of twenty thousand rupees, whichever is more;

(b) Where permanent total disablement results from the injury,#an amount equal to fifty per cent. of the monthly wages of the injured workman multiplied by the relevant factor; #or #an amount of twenty-four thousand rupees, whichever is more.

Explanation I.......................

Explanation II.-Where the monthly wages of a workman exceed one thousand rupees, his monthly wages for the purposes of clause (a) and clause (b) shall be deemed to be one thousand rupees only.

(c)...................

(d)..................."



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




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