Section 7   [ View Judgements ]

Amendment of section 4


In section 4 of the principal Act:-



(a) in sub-section (1),-



(i) in clause (a), for the words "eighty thousand rupees", the words "one lakh and twenty thousand rupees" shall be substituted;



(ii) in clause (b), for the words "ninety thousand rupees", the words "one lakh and forty thousand rupees" shall be substituted;



(iii) after clause (b), the following proviso shall be inserted, namely:-



"Provided that the Central Government may, by notification in the Official Gazette, from time to time, enhance the amount of compensation mentioned in clauses (a) and (b).";



(iv) after clause (b), Explanation II shall be omitted;



(b) after sub-section (1A), the following sub-section shall be inserted, namely:-



"(1B) The Central Government may, by notification in the Official Gazette, specify, for the purposes of sub-section (1), such monthly wages in relation to an employee as it may consider necessary.";



(c) after sub-section (2), the following sub-section shall be inserted, namely:-



"(2A) The employee shall be reimbursed the actual medical expenditure incurred by him for treatment of injuries caused during the course of employment.";



(d) in sub-section (4),-



(A) for the words "two thousand and five hundred rupees", the words "not less than five thousand rupees" shall be substituted;



(B) the following proviso shall be inserted, namely:-



"Provided that the Central Government may, by notification in the Official Gazette, from time to time, enhance the amount specified in this sub-section.".

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