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Employees' State Insurance (General) Regulations, 1950

73. Report of Medical Board

The Medical Board shall after examining the disabled person send its decision on such form as may be specified by the Director General, to the appropriate regional office. The disabled person shall be informed in writing of the decision of the Medical Board and the benefit, if any, to which the disabled person shall be entitled.





Employees'   State Insurance (General) Regulations, 1950 Back






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