AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Employees' State Insurance (General) Regulations, 1950

51. Authority for certifying eligibility of claimants

The authority which is to certify the eligibility of claimants shall be the appropriate local office in respect of maternity, sickness, temporary disablement benefit and funeral benefits and the appropriate Regional Office, in respect of permanent disablement and dependant's benefits.





Employees'   State Insurance (General) Regulations, 1950 Back






Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys