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The Workmens Compensation Act, 1923
Krishna Ramanujam V. And Ors. vs State Of Tamil Nadu And Ors. on 20 November, 1998
State Of Tamil Nadu And Ors vs Nellai Cotton Mills Ltd. And Ors on 20 March, 1990
Divisional Manager, Eastern ... vs Sona Devi on 6 January, 2003
Ghansu Dongre vs Gulab Rao on 6 August, 2013

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[Section 3] [Complete Act]
Central Government Act
Section 3(2) in The Workmen' S Compensation Act, 1923
(2) 6[ If a workman employed in any employment specified in Part A of Schedule III contracts any disease specified therein as an occupational disease peculiar to that employment, or if a workman, whilst in the service of an employer in whose service he has been
1. Ins. by the A. O. 1937. 2. Subs., ibid., for" G. G. in C.". 3. Subs. by Act 8 of 1959, s. 3, for" seven" (w. e. f. 1- 6- 1959 ). 4. Subs. by Act 15 of 1933, s. 3, for" injury to a workman resulting from". 5. The word" or" and cl. (c) rep. by Act 5 of 1929, s. 2. 6. Subs. by Act 8 of 1959, s. 3, for sub- sections (2) and (3) (w. e. f. 1- 6- 1959 ).
employed for a continuous period of not less than six months (which period shall not include a period of service under any other employer in the same kind of employment) in any employment specified in Part B of Schedule III, contracts any disease specified therein as an occupational disease peculiar to that employment, or if a workman whilst in the service of one or more employers in any employment specified in Part C of Schedule III for such continuous period as the Central Government may specify in respect of each such employment, contracts any disease specified therein as an occupational disease peculiar to that employment, the contracting of the disease shall be deemed to be an injury by accident within the meaning of this section and, unless the contrary is proved, the accident shall be deemed to have arisen out of, and in the course of, the employment: 1[ Provided that if it is proved,--
(a) that a workman whilst in the service of one or more employers in any employment specified in Part C of Schedule III has contracted a disease specified therein as an occupational disease peculiar to that employment during a continuous period which is less than the period specified under this sub- section for that employment, and
(b) that the disease has arisen out of and in the course of the employment; the contracting of such disease shall be deemed to be an injury by accident within the meaning of this section: Provided further that if it is proved that a workman who having served under any employer in any employment specified in Part B of Schedule III or who having served under one or more employers in any employment specified in Part C of that Schedule, for a continuous period specified under this sub- section for that employment and he has after the cessation of such service contracted any disease specified in the said Part B or the said Part C, as the case may be, as an occupational disease peculiar to the employment and that such disease arose out of the employment, the contracting of the disease shall be deemed to be an injury by accident within the meaning of this section.]