Section 3   [ View Judgements ]

Pay and service conditions


(1) A person nominated as a member of the National Authority shall exercise his option to choose either,-



(a) Pay (less pension in the case of a retired officer), dearness allowance, accommodation, medical facilities, traveling-allowance, leave travel concession as admissible to a Secretary to the Government of India and leave as admissible to a Government servant under the Central Civil Services (Leave) Rules, 1972 ; or



(b) pay, daily allowance as admissible to a Union Minister of State and pension (without dearness relief in the case of retired officer), accommodation, medical facilities, traveling allowance as admissible to a Union Minister of State in accordance with the provision of the Ministers (Allowances, Medical Treatment and Other Privileges) Rules, 1957 , made under the Salaries and Allowances of Ministers Act, 1952 (58ofl952),and leave as admissible to a, temporary Government servant under . The Central Civil Services (Leave) Rules, 1972 , but without the facility of leave travel concession:



Provided that the option once exercised shall be final.



(2) A member of the National Authority, who is designated as the Vice-Chairperson of the National Authority under Sub-section (3) of , Section 3, shall be entitled to pay and daily allowance, as admissible to a Union Minister, who is a member of the Cabinet, and pension (without dearness relief) and in the case of member who is a retired officer, accommodation, medical facilities and traveling allowance as admissible to a Union Cabinet Minister in accordance with the provisions of the Ministers (Allowances, Medical Treatment and Other Privileges) Rules, 1957 , made under the Salaries and Allowances of Ministers Act, 1952 (58 of 1952).

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