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Report No. 62

5.5. Section 10A.-

Section 10A confers a power on the Commissioner to require statements from employers regarding fatal accidents. At present the Commissioner has a power but there is no duty. We think that it should be mandatory on the Commissioner to do so whenever a fatal accident occurs and the Commissioner has information thereof. We recommend that the section should be so amended.1

1. For redraft of section 10A, see para. 5.8.



Workmens Compensation Act, 1923 Back




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