Personal Injuries (Compensation Insurance) Act, 1963


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : COMPENSATION PAYABLE UNDER THE ACT View Judgements
  3 Workmen to whom the Act applies View Judgements
  4 Compensation payable under the Act, by whom and how payable View Judgements
  5 Limitation on right to receive compensation otherwise than under this Act and Act of 1962 View Judgements
  6 Special provisions in relation to employees of Government View Judgements
  7 Amount of compensation View Judgements
  title CHAPTER III : PERSONAL INJURIES View Judgements
  8 Personal Injuries (Compensation Insurance) Scheme View Judgements
  9 Compulsory insurance View Judgements
  10 Principals and contractors View Judgements
  11 Employment of agents by the Central Government View Judgements
  12 Prohibition of certain insurance business View Judgements
  13 Prohibition of certain insurance business View Judgements
  title CHAPTER IV : MISCELLANEOUS View Judgements
  14 Power of Central Government to obtain information View Judgements
  15 Recovery of premium unpaid View Judgements
  16 Payment of compensation where any employer has failed to insure View Judgements
  17 Limitation of prosecutions View Judgements
  18 Composition of offences View Judgements
  19 Power of magistrate to impose any sentence View Judgements
  20 Bar of legal proceedings View Judgements
  21 Power to exempt employers View Judgements
  22 Power to make rules View Judgements
  23 Power to remove difficulties View Judgements
  24 Scheme to be laid before both Houses of Parliament View Judgements
  SCHEDULE I



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