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Workmen's Compensation Rules, 1924

1. Form A Rule 6 (1): Deposit of Compensation for fatal accident
2. Form AA Rule 6 (1): Deposit of Compensation for non fatal accident to a woman or a person under legal disability
3. Form B Rule 6 : Receipt of Compensation
4. Form C Rule 6 : Statement of Disbursements
5. Form D Rule 9 : Deposit of Compensation for non Fatal Accidents
6. Form E Rule 9 : Receipt of Compensation Deposited under Section 8(2) of the Act
7. Form EE Rule 11: Report of Fatal Accidents
8. Form F Rule 20 : Application for Compensation by Workman
9. Form G Rule 20 : Application for Order to Deposit Compensation
10. Form H Rule 20 : Application for Commutation
11. Form J Rule 39(1) : Notice where indeminity is claimed
12. Form JJ Rule 39(3) : Notice where indeminity is claimed
13. Form K Rule 48 : Memorandum of Agreement Temporary Disablement
14. Form L Rule 48 : Memorandum of Agreement Permanent Disablement
15. Form M Rule 48 : Memorandum of Agreement Half Monthly Wages on Temporary Disablement
16. Form N Rule 49: Notice to record a Memorandum of Agreement
17. Form O Rules 49 & 50(2): Ination of Decision on Recording of Agreement
18. Form P Rule 50(2): Refusal to Register Memorandum of Agreement
19. Form Q Rule 50(2): Show Cause Notice on Refusal to Register Memorandum of Agreement
20. Form R Rule 52 : Register of Agreements to be maintained by the Commissioner




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