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Employees' State Insurance (General) Regulations, 1950


3A. Exercise of powers by an office

Where a power is to be exercised by the appropriate office or appropriate local office or appropriate regional office it shall be exercised by the officer for the time being in charge thereof or by such other officer as may be authorized for the purpose under general or special orders of the Director-General.





Employees'   State Insurance (General) Regulations, 1950 Back






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