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Section 2   [ View Judgements ]

Amendments


For rule 32 of the Limestone and Dolomite Mines Labour Welfare Fund Rules, 1973 (hereinafter referred to as the said rules), the following rule shall be substituted, namely:-



"32. Inspection of dispensary or hospital - The dispensary or hospital maintained by owners of Limestone or Dolomite Mines shall be inspected annually by the Welfare Commissioner of the region and the Senior Most Medical Officer jointly. They shall, if the dispensary or hospital conforms to the prescribed standard of the dispensaries or hospitals of the Labour Welfare Organisation, as the case may be, issue a certificate in Form A which shall be valid for a period of one year from the date of the issue."



3. In the said rules, for rule 35, the following rule shall be substituted, namely:-



"35. Inspection of maternity centre - The maternity centre maintained by owners of Limestone or Dolomite Mines shall be inspected annually by the Welfare Commissioner of the region and the Senior Most Medical Officer jointly. They shall, if the maternity centre conforms to the prescribed standard of the maternity centre of the Labour Welfare Organisation, issue a certificate in Form B which shall be valid for a period of one year from

the date of the issue."



4. In the said rules, in rule 37, in sub-rule (1), in clause (2) for the words "twenty paise", the words "forty paise" shall be substituted.



Foot Note:- The Principal Rules were published vide notification No. G.S.R. 1273 dated 15-11-1973, in the Gazette of India (Extraordinary), Part II, Section 3, Sub-section (i) and subsequently amended vide :-



(1) G.S.R. No. 1228 dated 6.11.1974;



(2) G.S.R. No. 255 dated 5.2.1976;



(3) G.S.R. No. 547 dated 19.3.1977;



(4) G.S.R. No. 1063 dated 8.8.1978;



(5) G.S.R. No. 550 dated 1.5.1982;



(6) G.S.R. No. 478 dated 17.6.1983;



(7) G.S.R. No. 609 dated 30.7.1983;



(8) G.S.R. No. 258 dated 13.2.1984;



(9) G.S.R. No. 235 dated 19.3.1987;



(10) G.S.R. No. 971 dated 12.12.1989;



(11) G.S.R. No. 42(E) dated 22.1.1991; and



(12) G.S.R. No. 52(E) dated 27.1.1999.

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