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Employees' State Insurance (General) Regulations, 1950

47. Claim on wrong form

Where a claim for any benefit has been made on an approved form other than the form appropriate to the benefit claimed, the Corporation may treat the claim as if it was made on the appropriate form:

PROVIDED that the Corporation may in any such case require the claimant to complete the appropriate form.





Employees'   State Insurance (General) Regulations, 1950 Back






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