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Report No. 62

1A.10. Amendments since 1923.-

The Act has, since its enactment, been extensively amended. Some of the amendments were necessitated by International Labour Organisation Conventions,-e.g. the amendment of 1925. An extensive revision of the Act followed on the Report of the Royal Commission on Labour (1931),-the amendment of 1933. Constitutional changes made by the Government of India Act, 1935 necessitated amendment of the Act in 1937. Several amendments were made in 1939, 1942 and 1946, their principal object being to widen the scope of the Act in one respect or another.

The amendment Act 7 of 1959 enlarged the scope of the Schedules I and II. For example, the number of occupational diseases was increased from 12 to 15, and the number of injuries entitling the workman to partial disablement benefits was increased from 14 to 54. The Act also attempted to make the procedure speedy. For example, the Amendment Act reduced the 'waiting period' from 7 days to 3 days. It also removed the difference between adults and minors in respect of payment of certain benefits.



Workmens Compensation Act, 1923 Back




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