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

Report No. 62

6.20. Section 17A-New Display of abstracts.-

Since the Workmen's Compensation Act is a measure meant for the benefit of the workers, it is desirable that the workers should know of their rights under the Act. This purpose can be achieved by giving wide publicity to the provisions of this Act and one method of giving such publicity is to require the employers to display the relevant abstracts of this Act in their premises-i.e, in the place of work. In many other Labour Laws and Social Welfare Laws, there are provisions for giving publicity to those particular laws by requiring the management to exhibit the abstracts of these Acts at prominent places in their premises1. One such provision, section 62 of the Mines Act, 1952, is reproduced below:

"There shall be kept posted up at or near every mine, in English and in such other language or languages as may be prescribed, the prescribed abstracts of the Act and of the regulations and rules."

In the Workmen's Compensation Act, section 32(2)(c), also lays down that the State Government may make rules providing for prescribing abstracts of this Act and requiring the employers to display notices containing such abstracts. Since this Act is a Central Act, it would be much better to have uniformity in the matter throughout the country. Instead of leaving it to the rules, it is desirable that a section should be introduced in the Workmen's Compensation Act in this respect.

1. See-

(a) Section 108, Factories Act, 1948;

(b) Section 62, Mines Act, 1952;

(c) Section 19, Maternity Benefit Act, 1961.



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