Section 6   [ View Judgements ]

Revised rate of pension to apply to Ex-Members of Legislative Assembly


The revised rate of pension under section 2 shall, with effect from the commencement of this act, also apply to all persons receiving pension under the provision of the principal Act before its amendment by this Act.

Amendment of the Legislative Assembly of Meghalaya (Members' Pension) (Amendment) Bill, 1992 to be moved by Minister in-charge FINANCE.

That for sub-clause (b) of the Legislative Assembly of Meghalaya (Members' Pension) (Amendment) Bill, 1992, the following shall be substituted :-

"(b) for the existing second proviso thereto the following shall be substituted, namely -

"Provided, further, that when any person has served as a member of the Legislative Assembly for a period exceeding five years there shall be paid to him an additional pension of rupees one hundred per mensem for every year in excess of the five so, however, that in no case shall the total pension so payable exceed rupees two thousand per mensem".

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