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Employees' State Insurance (General) Regulations, 1950

103A. Medical benefit after contribution ceases to be payable

(1) A person on becoming an insured person for the first time shall be entitled to medical benefit for a period of 10[3months] provided that where such a person continues for 10[3 months] or more to be an employee of a factory or establishment to which the Act applies, he shall be entitled to medical benefit till the beginning of the corresponding benefit period.

3[(2) The person in respect of whom contributions have been paid in a contribution period for not less than half the number of days in the said contribution period shall be entitled to medical benefit till the end of the corresponding benefit period.]

39[(3)] An insured person, whose title to medical benefit has ceased under this regulation shall again be entitled to medical benefit from the date of his re-employment as an employee under the Act by a factory or establishment to which the Act applies, if he produces a certificate from the employer in the form which may be specified by the Director-General for the purposes, such an insured person shall, unless he is covered by sub-regulation (2), be entitled to medical benefit till the commencement of the benefit period corresponding to the contribution period in which he is re-employed.

39[(4)] An employer shall, on demand, issue the certificate referred to in 40[sub-regulation (3)] to an employee who has been employed by him after cessation of his previous k insurable employment.]





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