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Employees' State Insurance (General) Regulations, 1950

89. Claim for maternity benefit only after confinement or for miscarriage

Every insured woman claiming maternity benefit for miscarriage shall within 30 days of the date of the miscarriage, and every insured woman claiming maternity benefit after confinement, shall submit to the appropriate office by post or otherwise a claim for maternity benefit in Form 22 together with a certificate of confinement or miscarriage in Form 23 given in accordance with these regulations.





Employees'   State Insurance (General) Regulations, 1950 Back






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