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District Court Chamoli
District Court Chamoli
District Court Chamoli
District Court Chamoli

Workmen/Employee's Compensation

WORKMEN COMPENSATION ACT, 1923 Act no. 8 of 1923 5th March 1923 This Act has been extended to Goa, Daman and Diu by Reg. 12 of 1962, s. 3 and Sch; Dadar and Nagar Haveli by Reg. 6 of 1963, s. 2 and Sch. I; Prndicherry by Reg. 7 of 1963, s. 3 and Sch. I and Laccadive Minicoy and amindivi Islands by Reg. 8 of 1965; s. 3 and Sch. This Act has been modified in it’s application to apprentices under the Apprentices Act, 1961 (52 of 1961) by s. 16 and Sch. To that Act. An Act to provide for payment by certain classes of employers to their workmen of compensation for injury by accident. WHEREAS it is expedient to provide for the payment by certain classes of employers to their workmen of compensation for injury by accident; It is hereby enacted as fallow: PRELIMINARY- 1. Short title, extent and commencement. (a) Short title, extent and commencement. (Subs. By the A. O. 1950, for sub-section {23})- (1) This Act may be called the workmen’s compensation Act 1923. (b) It extends to the whole of India (The words “except” the state of Jammu and Kashmir” omitted by Act 51 of 1970, s. 2 and Sch. {w.e.f. 1-9-1971}). (c) It shall come into force on the first day of July 1924. 2. DEFINITIONS- (Cl. (a) omitted by Act 8 of 1959, s. 2 {w.e.f. 1-6-1959}) (a) In this Act, unless there is anything repugnant in the subject or context,-- (b) “Commissioner” means a commissioner for workmen’s compensation appointed under Section 20; (c) “Compensation” means a compensation as provided for by this Act; 2273/VIII/14-42(Writ)/2011, dated: 28.02.2014.

Workmen Compensation Commissioner Chamoli At Gopeshwar

Commissioner

Shri. Akhilesh Kumar Pandey

Chief Judicial Magistrate