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Report No. 62

2.41. Recommendation to revise section 2(3).-

In the light of the above discussion, we recommend that section 2(3) should be revised as follows:-

"(3) The Central Government or the State Government, after giving by notification in the Official Gazette, not less than three months' notice of its intention so to do, may, by a like notification, add to Schedule II any class of persons employed in any occupation which it is satisfied is a hazardous occupation and the provisions of this Act shall thereupon apply within the territories to which this Act extends-or within the State as the case may be, to such classes of persons:

Provided that in making addition the Central Government or the State Government may direct that the provisions of this Act shall apply to such classes of persons in respect of specified injuries only:

Provided further that the State Government shall, before or at the time of issuing the notification, forward an intimation thereof to the Central Government."



Workmens Compensation Act, 1923 Back




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