INTRODUCTION


A Bill further to amend the Legislative Assembly of Meghalaya (Member Pension) Act, 1977

Be it enacted by the Legislature of the State of Meghalaya in the Forty-third year of the Republic of India as follows

STATEMENT OF OBJECTS AND REASONS

The pension given to Member of Meghalaya Legislative Assembly under the Legislative Assembly of Meghalaya (Members' Pension) Act, 1977 has not been adequate amount to that of increase of price of all COMMODITIES and the Government felt that it is necessary to amend the said Act by increasing the amount of pension of such Members.

The Bill seeks to achieve the above objective.

FINANCIALMEMORANDUM

The Bill when enacted will involve expenditure from the Consolidated FUND of the State of Meghalaya.

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