RULE 9: ENTITLEMENT TO RECEIVE UNEMPLOYMENT ALLOWANCE


(1) A person who is registered under the scheme and who has given a letter asking for employment shall be entitled to receive unemployment allowance at the rate of Re. 1 per day or at such high rate as may be fixed by the State Government, if,—

(a) the letter from the Samiti Officer directing him to any work is not issued before the expiry of 15 days from the receipt of the letter for employment (in that case he shall be entitled for unemployment allowance for the period commencing on the expiry of 15 days from the receipt by the Registering Authority or the Samithi Officer, as the case may be, of the letter for employment till the actual date on which the letter from the Samiti Officer, directing him to a work is issued), or

(b) the letter of the Samiti Officer directing him to some other work when it is not possible to continue to provide employment on a work to which he was directed by the Samiti Officer is not issued within 4 days of the receipt by the Samithi Officer of the intimation of this fact from the Implementing Officer of the work (in that case the person shall be entitled for unemployment allowance for the period commencing on the expiry of 4 days after the receipt of intimation by the Samiti Officer from the Imple¬menting Officer till the date on which the letter directing him to some other work is issued), or

(c) he is not absorbed on the work by the Implementing Officer when he reports for work within 7 days of the receipt of the letter from the Samiti Officer (in that case he shall be entitled for unemployment allowance for the period commencing on the expiry of 15 days from the receipt of the letter for employment till the date on which a letter directing him to some other work is issued), or

(d) he, on being directed to some other work by the Samiti Officer when it is not possible to continue to provide employment on an earlier work, is not absorbed when he reports for work within 7 days of the receipt of the letter from the Samiti Officer (in that case he shall be entitled for employment allowance from the period commencing on the expiry of 4days after the receipt of intimation about inability to continue to provide employment on the earlier work till the issue of the letter redirecting him to another work).

(2) The above entitlements for employment allowance, are, however, subject to the following conditions :—

(a) If, owing to circumstances beyond human control like rains or unusual natural calamities, the State Government is unable to provide employment (i.e., the Samiti Officer being unable to issue the letter directing the employment seeker to a work or the Implementing Officer being unable to absorb the persons directed by the Samiti Officer or to take up or continue the work), there shall be no liability on the part of the State Government to pay unemployment allowance.

(b) A person will render himself ineligible to unemployment allowance for a period of three months, if he does not report for work within 7 days of his being asked to do so, or continuously remains absent from work without the written permission of the Implementing Officer for a period of more than one week, or remains absent for a total period of more than one week in any month. Therefore, whenever any person claims unemployment allowance, it shall be verified whether at any time within a period of 3 months immediately preceding, he had rendered himself ineligible to unemployment allowance on account of any of the reasons mentioned above.

(c) A person who is found to have claimed and accepted un¬employment allowance while already having an employment will not be entitled to unemployment allowance for a period of 3 months from the last day on which he is so found to have claimed and accepted unemployment allowance.



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