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Employees' State Insurance (Central) Rules, 1950


20B. Appeals to Employees’ Insurance Court

(1) The insured person or the Corporation may appeal to the Employees' Insurance Court by presenting an application within three months of the date of communication of the decision of the Medical Board or of the Medical Appeal Tribunal to the insured person or the Corporation, as the case may be:

PROVIDED that the Employees' Insurance Court may entertain an application after the period of three months, if it is satisfied that the applicant had sufficient reasons for not presenting the application within the said period.

(2) The rules made by the State Government in respect of the form and manner to be followed in presenting applications to the Employees' Insurance Court shall be applicable to the applications presented under this rule.]





Employees'   State Insurance (Central) Rules, 1950 Back






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