Section 4   [ View Judgements ]

Travelling allowance and dally allowance


The Leader of the Opposition shall be entitled while touring on public business, to traveling and daily allowance at the rates as admissible to the member of the Executive Committee:

Provided that the leader of the Opposition shall not, during his office as leader of the Opposition, be entitled to any daily allowance and traveling allowance as member of the Khasi Hills Autonomous District Council.

(Sections 3 & 4 (i)(a) as amended vide First Amendment Act, 2001)

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