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Report No. 62

7.28. Recommendation.-

Accordingly, we recommend that section should be amended so as to read as follows:-

"25(1). The Commissioner shall as the examination of each witness proceeds, make or dictate or cause to be mechanically recorded-

(a) the evidence of any medical witness, as, nearly as may be, word for word;

(b) a brief memorandum of the substance of the evidence of every other witness.

(2) Such evidence or memorandum, as the case may be shall be signed or otherwise authenticated by the Commissioner, and shall form part of the record."

7.29. Section 26.- Section 26 relates to costs. It needs no change.



Workmens Compensation Act, 1923 Back




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