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Employees' State Insurance (General) Regulations, 1950

90. Other evidence in lieu of a certificate

The Corporation may accept any other evidence in lieu of a certificate of pregnancy, expected confinement, death during maternity, miscarriage or sickness arising out of pregnancy, confinement, premature birth of child or miscarriage by an Insurance Medical Officer, if in its opinion, the circumstances of any particular case so justify.





Employees'   State Insurance (General) Regulations, 1950 Back






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