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

Employees' State Insurance (General) Regulations, 1950

58. Final medical certificate

If at the date of the examination to which a medical certificate other than a first certificate relates, the insured person in the opinion of the insurance medical officer is, or will become on a date not later than the third day after that date, fit to resume work, that certificate shall be in the form of a final certificate (Form 9).





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