EMPLOYEES' STATE INSURANCE ACT, 1948


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT, COMMENCEMENT AND APPLICATION View Judgements
  2 DEFINITIONS View Judgements
  2A REGISTRATION OF FACTORIES AND ESTABLISHMENTS View Judgements
  3 ESTABLISHMENT OF EMPLOYEES' STATE INSURANCE CORPORATION View Judgements
  4 CONSTITUTION OF CORPORATION View Judgements
  5 TERM OF OFFICE OF MEMBERS OF THE CORPORATION View Judgements
  6 ELIGIBILITY FOR RE-NOMINATION OR RE-ELECTION View Judgements
  7 AUTHENTICATION OF ORDERS, DECISIONS, ETC View Judgements
  8 CONSTITUTION OF STANDING COMMITTEE View Judgements
  9 TERM OF OFFICE OF MEMBERS OF STANDING COMMITTEE View Judgements
  10 MEDICAL BENEFIT COUNCIL View Judgements
  11 RESIGNATION OF MEMBERSHIP View Judgements
  12 CESSATION OF MEMBERSHIP View Judgements
  13 DISQUALIFICATION View Judgements
  14 FILLING OF VACANCIES View Judgements
  15 FEES AND ALLOWANCES View Judgements
  16 PRINCIPAL OFFICERS View Judgements
  17 STAFF View Judgements
  18 POWERS OF THE STANDING COMMITTEE View Judgements
  19 CORPORATION'S POWER TO PROMOTE MEASURES FOR HEALTH, ETC., OF View Judgements
  20 Meetings of Corporation, Standing Committee and Medical View Judgements
  21 SUPER SESSION OF THE CORPORATION AND STANDING COMMITTEE View Judgements
  22 DUTIES OF MEDICAL BENEFITS COUNCIL View Judgements
  23 DUTIES OF View Judgements
  24 ACTS OF CORPORATION, ETC., NOT INVALID BY REASON OF DEFECT IN Constitution, Etc View Judgements
  25 REGIONAL BOARDS, LOCAL COMMITTEES, REGIONAL AND LOCAL View Judgements
  26 EMPLOYEES' STATE INSURANCE FUND View Judgements
  27 GRANT BY THE CENTRAL GOVERNMENT View Judgements
  28 PURPOSES FOR WHICH THE FUND MAY BE EXPENDED View Judgements
  28A Administrative expenses View Judgements
  29 HOLDING OF PROPERTY, ETC (1) THE CORPORATION MAY, View Judgements
  30 VESTING OF THE PROPERTY IN THE CORPORATION View Judgements
  31 EXPENDITURE BY CENTRAL GOVERNMENT TO BE TREATED AS A LOAN View Judgements
  32 BUDGET ESTIMATES View Judgements
  33 ACCOUNTS View Judgements
  34 AUDIT View Judgements
  35 ANNUAL REPORT View Judgements
  36 BUDGET, AUDITED ACCOUNTS AND THE ANNUAL REPORT TO BE PLACED BEFORE PARLIAMENT View Judgements
  37 VALUATION OF ASSETS AND LIABILITIES View Judgements
  38 ALL EMPLOYEES TO BE INSURED View Judgements
  39 CONTRIBUTIONS View Judgements
  40 PRINCIPAL EMPLOYER TO PAY CONTRIBUTIONS IN THE FIRST INSTANCE View Judgements
  41 RECOVERY OF CONTRIBUTIONS FROM IMMEDIATE EMPLOYER View Judgements
  42 GENERAL PROVISIONS AS TO PAYMENT OF CONTRIBUTIONS View Judgements
  43 METHOD OF PAYMENT OF CONTRIBUTION View Judgements
  44 EMPLOYERS TO FURNISH RETURNS AND MAINTAIN REGISTERS IN CERTAIN CASES View Judgements
  45 INSPECTORS, THEIR FUNCTIONS AND DUTIES View Judgements
  45A DETERMINATION OF CONTRIBUTIONS IN CERTAIN CASES View Judgements
  45B RECOVERY OF CONTRIBUTIONS View Judgements
  45C ISSUE OF CERTIFICATE TO THE RECOVERY OFFICER View Judgements
  45D RECOVERY OFFICER TO WHOM CERTIFICATE IS TO BE FORWARDED View Judgements
  45E VALIDITY OF CERTIFICATE AND AMENDMENT THEREOF View Judgements
  45F STAY OF PROCEEDINGS UNDER CERTIFICATE AND AMENDMENT OR Withdrawal Thereof View Judgements
  45G OTHER MODES OF RECOVERY View Judgements
  45H APPLICATION OF CERTAIN PROVISIONS OF THE INCOME-TAX ACT View Judgements
  45I DEFINITIONS View Judgements
  46 BENEFITS View Judgements
  47 WHEN PERSON ELIGIBLE FOR SICKNESS BENEFIT View Judgements
  48 WHEN PERSON DEEMED AVAILABLE FOR EMPLOYMENT View Judgements
  49 SICKNESS BENEFIT View Judgements
  50 MATERNITY BENEFIT View Judgements
  51 DISABLEMENT BENEFIT View Judgements
  51A PRESUMPTION AS TO ACCIDENT ARISING IN COURSE OF EMPLOYMENT View Judgements
  51B ACCIDENTS HAPPENING WHILE ACTING IN BREACH OF REGULATIONS, ETC View Judgements
  51C ACCIDENTS HAPPENING WHILE TRAVELLING IN EMPLOYER'S TRANSPORT View Judgements
  51D ACCIDENTS HAPPENING WHILE MEETING EMERGENCY View Judgements
  52 DEPENDENT'S BENEFITS View Judgements
  52A OCCUPATIONAL DISEASE View Judgements
  53 BAR AGAINST RECEIVING OR RECOVERY OF COMPENSATION OR DAMAGES UNDER ANY OTHER LAW View Judgements
  54 DETERMINATION OF QUESTION OF DISABLEMENT View Judgements
  54A REFERENCES TO MEDICAL BOARDS AND APPEALS TO MEDICAL APPEAL TRIBUNALS AND EMPLOYEES' INSURANCE COURTS View Judgements
  55 REVIEW OF DECISIONS BY MEDICAL BOARD OR MEDICAL APPEAL TRIBUNAL View Judgements
  55A REVIEW OF DEPENDANTS' BENEFIT View Judgements
  56 MEDICAL BENEFIT View Judgements
  57 SCALE OF MEDICAL BENEFIT View Judgements
  58 PROVISION OF MEDICAL TREATMENT BY View Judgements
  59 ESTABLISHMENT AND MAINTENANCE OF HOSPITALS, ETC., BY CORPORATION View Judgements
  59A PROVISION OF MEDICAL BENEFIT BY THE CORPORATION IN LIEU OF STATE GOVERNMENT View Judgements
  60 BENEFIT NOT ASSIGNABLE OR ATTACHABLE View Judgements
  61 BAR OF BENEFITS UNDER OTHER ENACTMENTS View Judgements
  62 PERSONS NOT TO COMMUTE CASH BENEFITS View Judgements
  63 PERSONS NOT ENTITLED TO RECEIVE BENEFIT IN CERTAIN CASES View Judgements
  64 RECIPIENTS OF SICKNESS OR DISABLEMENT BENEFIT TO OBSERVE CONDITIONS View Judgements
  65 BENEFITS NOT TO BE COMBINED View Judgements
  66 CORPORATION'S RIGHT TO RECOVER DAMAGES FROM EMPLOYER IN CERTAIN CASES View Judgements
  67 CORPORATIONS RIGHT TO BE INDEMNIFIED IN CERTAIN CASES View Judgements
  68 CORPORATION'S RIGHTS WHERE A PRINCIPAL EMPLOYER FAILS OR NEGLECTS TO PAY ANY CONTRIBUTION View Judgements
  69 LIABILITY OF OWNER OR OCCUPIER OF FACTORIES, ETC., FOR EXCESSIVE SICKNESS BENEFIT View Judgements
  70 REPAYMENT OF BENEFIT IMPROPERLY RECEIVED View Judgements
  71 BENEFIT PAYABLE UP TO AND INCLUDING DAY OF DEATH View Judgements
  72 EMPLOYER NOT TO REDUCE WAGES, ETC View Judgements
  73 EMPLOYER NOT TO DISMISS OR PUNISH EMPLOYEE DURING PERIOD OF SICKNESS, ETC View Judgements
  73A EMPLOYER'S SPECIAL CONTRIBUTION View Judgements
  73B SPECIAL TRIBUNALS FOR DECISION OF DISPUTES OR QUESTIONS UNDER THIS CHAPTER WHERE THERE IS NO EMPLOYEES' INSURANCE COURT View Judgements
  73C BENEFITS UNDER CHAPTER V TO DEPEND UPON EMPLOYEES' CONTRIBUTION View Judgements
  73D MODE OF RECOVERY OF EMPLOYER'S SPECIAL CONTRIBUTION View Judgements
  73E POWER TO CALL FOR ADDITIONAL INFORMATION OR RETURN View Judgements
  73F POWER TO EXEMPT TO BE EXERCISED BY CENTRAL GOVERNMENT ALONE IN RESPECT OF EMPLOYER'S SPECIAL CONTRIBUTIONS View Judgements
  73G APPLICATION OF CERTAIN PROVISIONS OF THIS ACT TO EMPLOYER'S SPECIAL CONTRIBUTION View Judgements
  73H POWER TO REMOVE DIFFICULTIES View Judgements
  73I DURATION OF CHAPTER V-A View Judgements
  74 CONSTITUTION OF EMPLOYEES' INSURANCE COURT View Judgements
  75 MATTERS TO BE DECIDED BY EMPLOYEES' INSURANCE COURT View Judgements
  76 INSTITUTION OF PROCEEDINGS, ETC View Judgements
  77 COMMENCEMENT OF PROCEEDINGS View Judgements
  78 POWERS OF EMPLOYEES' INSURANCE COURT View Judgements
  79 APPEARANCE BY LEGAL PRACTITIONERS, ETC View Judgements
  80 BENEFIT NOT ADMISSIBLE UNLESS CLAIMED IN TIME View Judgements
  81 REFERENCE TO HIGH COURT View Judgements
  82 APPEAL View Judgements
  83 STAY OF PAYMENT PENDING APPEAL View Judgements
  84 PUNISHMENT FOR FALSE STATEMENT View Judgements
  85 PUNISHMENT FOR FAILURE TO PAY CONTRIBUTIONS, ETC View Judgements
  85A ENHANCED PUNISHMENT IN CERTAIN CASES AFTER PREVIOUS CONVICTION View Judgements
  85B POWER TO RECOVER DAMAGES View Judgements
  85C POWER OF COURT TO MAKE ORDERS View Judgements
  86 PROSECUTIONS View Judgements
  86A OFFENCES BY COMPANIES View Judgements
  87 EXEMPTION OF A FACTORY OR ESTABLISHMENT OR CLASS OF FACTORIES OR ESTABLISHMENTS View Judgements
  88 EXEMPTION OF PERSONS OR CLASS OF PERSONS View Judgements
  89 CORPORATION TO MAKE REPRESENTATION View Judgements
  90 EXEMPTION OF FACTORIES OR ESTABLISHMENTS BELONGING TO GOVERNMENT OR ANY LOCAL AUTHORITY View Judgements
  91 EXEMPTION FROM ONE OR MORE PROVISIONS OF THE ACT View Judgements
  91A EXEMPTIONS TO BE EITHER PROSPECTIVE OR RETROSPECTIVE View Judgements
  91B MISUSE OF BENEFITS View Judgements
  91C WRITING OFF OF LOSSES View Judgements
  92 POWER OF CENTRAL GOVERNMENT TO GIVE DIRECTIONS View Judgements
  93 CORPORATION OFFICERS AND SERVANTS TO BE PUBLIC SERVANTS View Judgements
  93A LIABILITY IN CASE OF TRANSFER OF ESTABLISHMENT View Judgements
  94 CONTRIBUTIONS, ETC., DUE TO CORPORATION TO HAVE PRIORITY OVER OTHER DEBTS View Judgements
  94A DELEGATION OF POWERS View Judgements
  95 POWER OF CENTRAL GOVERNMENT TO MAKE RULES View Judgements
  96 POWER OF 251[STATE] GOVERNMENTS TO MAKE RULES View Judgements
  97 POWER OF CORPORATION TO MAKE REGULATIONS View Judgements
  98 CORPORATION MAY UNDERTAKE DUTIES IN THE INDIAN STATES View Judgements
  99 MEDICAL CARE FOR THE FAMILIES OF INSURED PERSONS View Judgements
  99A POWER TO REMOVE DIFFICULTIES View Judgements
  100 REPEALS AND SAVINGS View Judgements



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