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Report No. 62

10.81. Amendment recommended.-

In the Fourth Schedule, for cases where the monthly wages exceed Rs. 400, the present figures are Rs. 10,000, Rs. 14,000 and Rs. 87.50 respectively, in the 2nd, 3rd and 4th columns of the Schedule. We think that a specific item for the Rs. 400-500 group is required. We therefore recommend that in the Fourth Schedule, for eases where the monthly wages are from Rs. 400 to 500, the present figures,-Rs. 10,000, 14,000 and Rs. 87.50-should be retained, and, as regards cases where the monthly wages exceed Rs. 500, the figures in the 2nd, 3rd and 4th columns of the Fourth Schedule should be Rs. 11,000, Rs. 15,000 and Rs. 100 respectively.

Comparative Table with reference to Second Schedule

Existing item

Proposed item

1

1

2

6

3

7

4

8

5

9

6

12

7

13

8

19

9

20

10

21

11

32

12

14

13

15

14

10

15

11

16

22

17

16

18

24

19

2

20

3

21

4

22

26

23

30

24

27

25

31

26

17

27

33

28

18

29

23(b)

30

25

31

5

32

28

We would like to place on record our warm appreciation of the valuable assistance we have received from Shri Bakshi, Member-Secretary of the Commission in the preparation of this Report*.

* Member Shri B.C. Mitra has not signed the Report. Please see the forwarding letter.

P.B. Gajendragadkar, Chairman.

P.K. Tripathi, Member.

S.S. Dhavan, Member.

S.P. Sen-Varma, Member.

P.M. Bakshi, Member-Secretary.

New Delhi,

Dated: 15th October, 1974.



Workmens Compensation Act, 1923 Back




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