for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

RULE 4: DEARNESS ALLOWANCE AND CITY COMPENSATORY ALLOWANCE


(1) The Chairman shall receive dearness allowance and city compensatory allow- ance at the rate admissible to a Judge of the Delhi High Court.

(2) A Member shall receive dearness allowance and city compensatory allowance at the rate admissible to a Group 'A' Officer of the Central Government drawing an equivalent pay.

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