RULE 18: TRAVELLING AND DAILY ALLOWANCES


(1) A member performing journeys in connection with any work relating to the Society shall be entitled to such travelling and daily allowances as are specified in these rules.

(2) Every member who is an officer of the Government shall be entitled to such travelling and daily allowances as are admissible under the rules applicable to him for journeys performed on official duty.

(3) A non-official member shall be entitled to travelling allowance in respect of his journeys to attend meetings from his usual place of residence to the place of meeting, at the highest rate admissible to the Central Government servants of the First Grade: Provided that where such member is a resident of the place of the meeting he shall be entitled only to the actual cost of conveyance charges, subject to a maximum ofRs.50.00 per day: Provided further that the payment of travelling allowance and daily allowance to a member who is a Member of Parliament or a Member of a State Legislature shall be regulated in accordance with the Salary, Allowances and Pension of Members of Parliament Act, 1954 or the respective provisions of law pertaining to the members of the concerned State Legislature.

(4) A non-official member shall be entitled to daily allowance at the highest rate admissible to the Central Government servants of the First Grade for the respective localities. The manner and rate of payment of DA shall be regulated as per Central Government orders in force for payment of DA to non-official members.





#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon