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Report No. 62

10.24. Item 1-exclusion of clerks.-

We have finished consideration of agricultural employment. We now take up the amendments needed in the Second Schedule in other respects. We have a few comments on item 1, which reads thus-

"employed, otherwise than in a clerical capacity or on a railway in connection with the operation or maintenance of a lift or a vehicle propelled by steam or other mechanical power or by electricity or in connection with the loading or unloading of any such vehicle."

The expression "in connection with", which appears in item 1, is an expression of wide content.1 With this, one may contrast the expression "irk the construction of", which could have a narrow meaning.2 Those words are used in item 10.

1. Dukhini v. Corporation of Calcutta, AIR 1951 Cal 653 (655), para. 9.

2. See Prativa v. Corporation of Calcutta, (1951) 55 CWN 496 (Case of a building inspector, held to be excluded) (Decision on item 10).



Workmens Compensation Act, 1923 Back




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