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Employees' State Insurance (General) Regulations, 1950

107B. Personal attendance of a person claiming permanent disablement benefit or dependants' benefit

In the case of claimant for permanent disablement benefit or dependants' benefit, the appropriate local office manager may require personal attendance and due identification of any claimant, other than a person incapacitated by bodily illness or infirmity or a purdanashin lady at the appropriate Local Office or at any other office of the Corporation provided that such appearance shall not be required more frequently than once in every six months.





Employees'   State Insurance (General) Regulations, 1950 Back






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