Section 4   [ View Judgements ]

Compensation payable under the Act, by whom and how payable


(1) There shall, subject to such conditions as may be specified in the Scheme, be payable by an employer in respect of personal injury sustained by a gainfully occupied person who is a workman to whom this Act applies, compensation, in addition to any relief provided under the Personal Injuries (Emergency Provisions) Act, 1962, (59 of 1962) of the amount and kind provided by section 7:



Provided that where an employer has taken out a policy of insurance, as required by sub-section(1) of section 9, and has made all payments by way of premium thereon which are subsequently due from him in accordance with the provisions of the Scheme or where by the provisions of sub-section(1) of section 9 or of sub-section (2) of section 10 the employer is not required to insure, the Central Government shall assume and discharge on behalf of the employer the employer's liability to pay compensation under this sub-section.



(2) The compensation payable under this Act shall be payable in accordance with the provisions made in this behalf in the Scheme.



(3) This section shall be binding on the Government.



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