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Employees' State Insurance (General) Regulations, 1950

99. Suspension of sickness or temporary disablement benefit

Sickness benefit or disablement benefit for temporary disablement may be suspended, if a person who is in receipt of such benefit fails to comply with any of the requirements of section 64 of the Act, and such suspension shall be for such number of days as may be decided by the authority authorized by the Director-General in this behalf.





Employees'   State Insurance (General) Regulations, 1950 Back






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