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Employees' State Insurance (Central) Rules, 1950

55. Sickness benefit

(1) Subject to the provisions of the Act and the regulations, a person shall be qualified to claim sickness benefit for sickness occurring during any benefit period if the contribution in respect of him were payable for not less than 36[seventy-eight days in] of the corresponding contribution period and shall be entitled to receive such benefit at the daily standard benefit rate for the period of his sickness:

PROVIDED that he shall not be entitled to the benefits for the first two days of sickness in the case of a spell of sickness following, at an interval of not more than fifteen days, the spell of sickness for which sickness benefits were last paid:

PROVIDED FURTHER that sickness benefits shall not be paid to any person for more than ninety-one days in any two consecutive benefit periods.

(2) The daily rate of sickness benefits in respect of a person during any benefit period shall be the "standard benefit rate" specified in rule 54 corresponding to the average daily wages of that person during the corresponding contribution period.





Employees'   State Insurance (Central) Rules, 1950 Back






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