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Report No. 62

1A.12. Effect of Employees' State Insurance Act.-

In England, after the General Election of June 1945 which brought the Labour Party into power, the workmen's Compensation Act was replaced by the National Insurance (Industrial Injuries) Act of 1946. In India also, after the passing of the Employees' State Insurance Act,1 the area covered by the Workmen's Compensation Act has narrowed down to a certain extent. But, as already pointed out,2 the Employees' State Insurance Act applies only to (i) factories, and (ii) notified establishments, and, in the rest of the cases the Workmen's Compensation Act still holds the field.

1. Employees State Insurance Act, 1948.

2. l,supra.



Workmens Compensation Act, 1923 Back




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