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Report No. 62

7.26. Recommendation.-

Accordingly, we recommend insertion of the following new sections:-

"24A(1). The State Government shall, in respect of every area for which a Commissioner is appointed, appoint a qualified legal practitioner as Claim Prosecutor.

(2) The claims Prosecutor shall represent, without fee, all workmen and dependants in proceedings before the Commissioner, except those who do not wish to avail of his services:

Provided that where there is a conflict of interests among the dependants, the Claims Prosecutor shall not represent them in relation to such conflict."

"24B(1). Where, in proceedings under this Act before the High Court, a workman or dependant is not represented by an advocate, the High Court shall assign an advocate to him, at the expense of the State.

(2) The High Court may, with the previous approval of the State Government, make rules providing for-

(a) the mode of selecting advocates to be assigned in the High Court under sub-section (1);

(b) the facilities to be allowed to such advocates in the High Court;

(c) the fees payable to such advocates by the Government, and, generally, for carrying out the purposes of sub-section (1)."



Workmens Compensation Act, 1923 Back




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