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Employees' State Insurance (Central) Rules, 1950

50. Wage limit for coverage of employees under the Act

The wage limit for coverage of an employee under sub-clause (b) of clause (9) of section 2 of the Act shall be 32[Six thousand five hundred] rupees a month:

PROVIDED that an employee whose wages (excluding remuneration for overtime work) exceed 32[Six thousand five hundred] rupees a month at any time after and not before the beginning of the contribution period, shall continue to be an employee until the end of that period.





Employees'   State Insurance (Central) Rules, 1950 Back






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