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Report No. 62

1A.11. Amendment Act of 1959.-

History of the Amendment Act of 1959 is interesting. After independence, it was felt that the machinery established for the assessment and payment of compensation was slow-moving, and that the final settlement took a lot of time. In order to redress this situation, the Central Government in July 1949 addressed a letter to the State Governments inviting suggestions for ensuring speedy settlement of claims. In the light of the suggestions made, a memorandum showing the proposals for amending the Act was prepared. The memorandum was circulated in July 1953. Later on, a technical committee was appointed in December 1955 to suggest the amendment of the list of occupational diseases. The Act of 1959 was passed after a consideration of all this material. An amendment effected in 1962 raised the wage limit of the covered workman from Rs. 400 to Rs. 500 per month.



Workmens Compensation Act, 1923 Back




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