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Employees' State Insurance (General) Regulations, 1950

76. Appeal Tribunals

For the purposes of regulation 74, an Appeal Tribunal shall be constituted by the State Government and shall consist of a judicial officer of the State Government being a person other than the judge of an Employees' Insurance Court, who shall be assisted by the following persons to be selected by him as assessors-

(a) One or more medical experts;

(b) One or more officials of or members of trade union or unions.





Employees'   State Insurance (General) Regulations, 1950 Back






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