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Employees' State Insurance (General) Regulations, 1950

102A. Inspection book

(i) Every principal employer shall maintain a bound inspection book and shall be responsible for its production, on demand by an inspector or any other officer of the Corporation duly authorized to exercise the powers of an Inspector irrespective of the fact whether the principal employer is present in the factory or establishment or not during the inspection.

(ii) A note of all irregularities and illegalities discovered at the time of inspection indicating therein the action, if any, proposed to be taken against the principal employer together with the orders for their remedy or removal passed by an inspector or any other officer of the Corporation duly authorized to exercise the powers of an inspector, shall be sent to the principal employer who shall enter the note and orders in the inspection book.

(iii) Every principal employer shall preserve the inspection book maintained under this regulation, after it is filled, for a period of 5 years from the date of the last entry therein.





Employees'   State Insurance (General) Regulations, 1950 Back






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