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Employees' State Insurance (General) Regulations, 1950

76A. Submission of claims for permanent disablement benefit]

An insured person who has been declared to be permanently disabled by a Medical Board or by an Appeal Tribunal shall submit by post or otherwise, to the appropriate local office a claim, covering, except in the case of a first payment, a period of one or more complete calendar months in Form 25 for claiming permanent disablement benefit.]





Employees'   State Insurance (General) Regulations, 1950 Back






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