Central Civil Services (Leave) Rules, 1972


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Extent of application View Judgements
  3 Definitions View Judgements
  4 Government servants on temporary transfer or on foreign service View Judgements
  5 Transfer from services or posts governed by other leave rules View Judgements
  6 Transfer to industrial establishment View Judgements
  title CHAPTER II : GENERAL CONDITIONS View Judgements
  7 Right to leave View Judgements
  8 Regulation of claim to leave View Judgements
  9 Effect of dismissal, removal or resignation on leave at credit View Judgements
  10 Commutation of one kind of leave into another View Judgements
  11 Combination of different kinds of leave View Judgements
  12 Maximum amount of continuous leave View Judgements
  13 Acceptance of service or employment while on leave View Judgements
  title CHAPTER III : GRANT OF AND RETURN FROM LEAVE View Judgements
  14 Application for leave View Judgements
  15 Leave account View Judgements
  16 Verification of title to leave View Judgements
  17 Leave not to be granted in certain circumstances View Judgements
  18 Deleted View Judgements
  19 Grant of leave on medical certificate to Gazetted and non-Gazetted Government servants View Judgements
  20 Leave to a Government servant who is unlikely to be fit to return to duty View Judgements
  21 Commencement and termination of leave View Judgements
  22 Combination of holidays with leave View Judgements
  23 Recall to duty before expiry of leave View Judgements
  24 Return from leave View Judgements
  25 Absence after expiry of leave View Judgements
  title CHAPTER IV : KINDS OF LEAVE DUE AND ADMISSIBLE View Judgements
  26 Earned leave for Government servants serving in Departments other than Vacation Departments View Judgements
  27 Calculation of Earned Leave View Judgements
  28 Earned leave for persons serving in Vacation Departments View Judgements
  29 Half pay leave View Judgements
  30 Commuted leave View Judgements
  31 Leave not due View Judgements
  32 Extraordinary leave View Judgements
  33 Leave to probationer, a person on probation and an apprentice View Judgements
  34 Persons re-employed after retirement View Judgements
  35 Deleted View Judgements
  36 Deleted View Judgements
  37 Deleted View Judgements
  38 Leave preparatory to retirement View Judgements
  39 Leave/Cash payment in lieu of leave beyond the date of retirement, compulsory retirement or quitting of service View Judgements
  40 Leave Salary View Judgements
  41 Drawal of leave salary View Judgements
  42 Advance of L eave salary View Judgements
  43 Maternity Leave View Judgements
  43-A Paternity leave View Judgements
  43-B Child Adoption Leave View Judgements
  44 Special disability leave for injury intentionally inflicted View Judgements
  45 Special disability leave for accidental injury View Judgements
  46 Hospital leave View Judgements
  47 Seamen's sick leave View Judgements
  48 Deleted View Judgements
  49 Departmental Leave View Judgements
  50 Conditions for grant of study leave View Judgements
  51 Maximum amount of study leave View Judgements
  52 Applications for study leave View Judgements
  53 Sanction of study leave View Judgements
  54 Accounting of study leave and combination with leave of other kinds View Judgements
  55 Regular of study leave extending beyond course of study View Judgements
  56 Leave Salary during study leave View Judgements
  57 Conditions for grant of study allowance View Judgements
  58 Rates of Study Allowance View Judgements
  59 Procedure for payment of study allowance View Judgements
  60 Admissibility of allowances in addition to Study Allowance View Judgements
  61 Travelling Allowance during study leave View Judgements
  62 Cost of fees for study View Judgements
  63 Resignation or retirement after study leave or non-completion of the course of study View Judgements
  title CHAPTER VII : MISCELLANEOUS View Judgements
  64 Interpretation View Judgements
  65 Power to relax View Judgements
  65 Repeal and saving View Judgements



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