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Employees' State Insurance (General) Regulations, 1950

93. Disqualification for maternity benefit

An insured woman may be disqualified from receiving maternity benefit if she fails without good cause to attend for or to submit herself to medical examination when so required; and such disqualification shall be for such number of days as may be decided by the authority authorized by the Corporation in this behalf :

PROVIDED that a woman may refuse to be examined by other than a female doctor or midwife.





Employees'   State Insurance (General) Regulations, 1950 Back






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