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Employees' State Insurance (General) Regulations, 1950

77. Report of death of insured person by employment injury

In case of death of an insured person as a result of an employment injury-

(a) if the death occurs at the place of employment the employer shall, and

(b) if the death occurs at any other place, a dependant intending to claim dependants' benefit shall, or

(c) any other person present at the time of death may, immediately report the death to the nearest local office and to the nearest dispensary, hospital, clinic or other institution where medical benefit under the Act is available.





Employees'   State Insurance (General) Regulations, 1950 Back






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