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Report No. 62

10.18. Extension of the Act-how to be achieved.-

Before making our recommendation on the subject, we may first dispose of the course to be adopted for so widening the Act, i.e. for extending the benefits of the Act to agricultural employment as indicated above. There are two courses open. One method would require only a notification by the State Government. The State Government has power1 to add to the List in the Second Schedule, any class of persons employed in any occupation which, the State Government is satisfied, is a "hazardous occupation". This power can be utilisgd for the above purpose. The other alternative is an amendment of the Act by Parliament. We are definitely in favour of the latter course, as it would introduce uniformity. This takes us to the question of legislative competence, that is to say, competence of Parliament to extend the Act to agricultural employment.

1. Section 2(3).



Workmens Compensation Act, 1923 Back




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