RULE 6A: TRAVELLING AND DAILY ALLOWANCES TO BUREAU AND EXECUTIVE COMMITTEE MEMBERS


(1) The members and persons associated with the Bureau and the members of the Executive Committee representing the Central Government, State Government, Union Territories, statutory and autonomous bodies (other than those specially approved by the Executive Committee), public sector undertakings, trade, industry and their associations,30[***], shall not be eligible to draw any travelling or daily allowance from the funds of the Bureau.

(2) Travelling and daily allowances to members and persons associated with the Bureau and members of the Executive Committee other than those specified in sub-rule (1), while travelling within the country with prior concurrence of the Director-General, may be admissible from the Bureau for attending meetings of the Bureau and the Executive Committee and discharging any duty as assigned by the Bureau or the Executive Committee.

(3) The rates of travelling and daily allowances admissible to the members and persons covered by sub-rule (2) shall be the same as applicable to non-officials attending the meetings of Committees set up by the Central Government.]

31(4) If any Member is a Member of Parliament, he shall not be entitled to any allowance other than compensatory allowance, as defined in Cl. (a) of Sec. 2 of the Parliament (Prevention of Disqualification) Act, 1959 (10 of 1959): Provided that such Member shall not be entitled to any allowance except for meetings held during the intersession period. Explanation : Intersession period means the interval between the adjournment of a House of Parliament of which he is a Member and the reassembly of that House.

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