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Indian Central Tin Works vs The Employees' State Insurance ... on 24 March, 1971
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Smt. Saraswathi Bai And Ors. vs The Regional Director, E.S.I. ... on 22 August, 2003
Regional Director, E.S.I Corpn. ... vs Francis De Costa And Anr on 5 May, 1992
5 Whether It Is To Be Circulated To ... vs Daliben Kishansing on 28 February, 2014

[Section 2] [Complete Act]
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Central Government Act
Section 2(8) in The Employees' State Insurance Act, 1948
16 [(8) “employment injury” means a personal injury to an employee caused by accident or an occupational disease arising out of and in the course of his employment, being an insurable employment, whether the accident occurs or the occupational disease is con­tracted within or outside the territorial limits of India ;]