Section 23   [ View Judgements ]

Power to remove difficulties


If any difficulty arises in giving effect to the provisions of this Act, and in particular, if any doubt arises as to whether any compensation is payable under this Act or as to the amount thereof the Central Government may, by order, make such provision or give such direction, not inconsistent with the provisions of this a Act, as appear to it to be necessary or expedient for the [1] removal of the doubt or difficulty; and the decision of the Central Government, in such cases, shall be final.

FOOTNOTES:

1. Inserted by it is hereby declared that every Scheme made under the Personal Injuries (Compensation Insurance) Act, 1963 (37 of 1963)., providing for compensation in respect of personal injuries sustained during the period of emergency beginning with the 26th day October, 1962, and ending with the 10th day of January, 1968, shall continue to be in force and every person entitled to compensation under the said Scheme shall continue to receive such compensation in accordance with the provisions of such Scheme.w.e.f. 25-12-1971



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