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Report No. 62

2.38. Amendment of section 2(3) desirable.-

We have considered the matter in all its aspects and we recommend that the power should vest concurrently in the Central Government and in the State Governments. Such an amendment will secure uniformity where necessary. At the same time it will retain the present power of the State Government which enables prompt action to meet local needs.



Workmens Compensation Act, 1923 Back




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