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Employees' State Insurance (General) Regulations, 1950

91. Notice of work for remuneration

Except as provided in regulation 89B every insured woman who has claimed maternity benefit shall give notice in Form 24 if she does work for remuneration on any day during the period for which maternity benefit would be payable to her but for her working for remuneration.





Employees'   State Insurance (General) Regulations, 1950 Back






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