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Report No. 62

1A.18. Second Schedule.-

With reference to the definition1 of "workman", thus, the most important part of the Act is the Second Schedule, which contains the list of persons who, subject to the provisions of section 2(1)(n), are included in the definition of "workman". It is to be noted that while railway servants of certain categories2 become workmen for the purpose of the Act irrespective of their monthly wages, other employees become workmen only if two conditions are satisfied; first their monthly wages must not exceed Rs. 500, and secondly, they must be employed in any such capacity as is specified in the Second Schedule.3

1. See para. 1A.17, supra.

2. Section 2(1)(n)(i).

3. Section 2(1)(n)(ii).

1A.19. Thus, for understanding the scope of the Act, the Second Schedule is very important. The Schedule itself is a very long one, containing entries (i) to (xxxii).



Workmens Compensation Act, 1923 Back




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