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Report No. 62

1B.28. Recommendation to amend section 1.-

We, therefore, recommend that the following sub-section should be inserted in section 1, in order to deal with the extra-territorial application of the Act:

"This Act shall apply to masters, seamen, and other members of the crew of ships, and captains and other members of the crew of aircraft, outside India, provided that such persons are workmen within the meaning of this Act, and the ship or aircraft is registered in India."



Workmens Compensation Act, 1923 Back




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