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

Report No. 62

7.11. Section 21(1).-

Section 21 deals with the venue of proceedings and the transfer of cases.1

Under section 21(1), any matter to be done by or before the Commissioner shall, subject to the provisions of the Act and the Rules, be done by or before a Commissioner for the area in which the accident took place which resulted in the injury. Under the proviso to the sub-section, which is meant for cases where the workman is the master of a ship or a seaman, any such matter may be done by or before a Commissioner for the area in which the owner or agent of the ship resides or carries on business. The reference in section 21(1) to "agent of the ship" is really a reference to the "agent of the owner of the ship". We recommend that this should be brought out by a suitable verbal amendment.2

1. As to the proviso, see para. 1B.23, supra.

2. Draft not annexed.



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