RULE 8: FIXATION OF SUBSCRIPTION.—


(1) The amount of subscription shall be fixed by the subscriber himself, subject to the following conditions namely:—

(a) it shall be expressed in whole rupees;

(b) it may be any sum, so expressed, not less than 8 per cent of his emoluments and not more than his total emoluments.

(2) For the purpose of sub-rule (1) above the emoluments of a subscriber shall be,—

(a) in the case of subscriber who was in the service of the Authority’ on the 31st March of the preceding year the emoluments which he was entitled on that date:



Provided that,—

(i) if the subscriber was on leave on the said date and elected not to subscribe during such leave or was under suspension on the said date, his emoluments shall be the emoluments to which he was entitled on the first day after his return to duty;

(ii) if the subscriber was on deputation out of India on the said date and was on leave on the said date and continues to be on leave and has elected to subscribe during such leave, his emoluments shall be the emoluments to which he would have been entitled has he been on duty in India;

(iii) if the subscriber jointed the fund for the first time on a day subsequent to the said date, his emoluments shall be the emoluments to which he was entitled on such subsequent date.

(b) in the case of a subscriber who was not in the service of the Authority on the 31st March of the preceding year, the emoluments to which he was entitled on the first day of his service or, if he joined the fund for the first time on a date subsequent to the first day of his service the emoluments to which he was entitled on such subsequent date:

Provided that, if the emoluments of the subscriber are of a fluctuating nature, they shall be calculated in such manner as the authority may direct.

(3) The subscriber shall intimate the fixation of the amount of his monthly subscription in each year in the following manner namely,—

(a) if he was on duty on the 31st March of the preceding year by the deduction which he makes in this behalf from his pay bill for that month;

(b) if he was on leave on the 31st March of the preceding year and elected not to subscribe during such leave or was under suspension on that date, by the deduction which he makes in this behalf from his first pay bill after his return to duty.

(c) if he has entered the service of the Authority for the first time during the year, or joins the fund for the first time, by the deduction which he makes in this behalf, from his pay bill for the month during which he joins the fund.

(d) if he was on leave on the 31st March of the preceding year, and continues to be on leave and has elected to subscribe during such leave by the deduction which he made in this behalf from his salary bill for that month.

(e) if he was on foreign service on the 31st March of the preceding year, the amount credited by him to the Authority on account of subscription for the month of April in the current year;

(f) if the emoluments are of the nature referred to in the proviso in sub-rule (2)(b) in such manner as the Authority may direct.

(4) The amount of subscription so fixed may be reduced once at any time during the course of the year or may be enhanced twice during the course of the year:

Provided that, if a subscriber is on duty for a part of a month and on leave for the remainder of that month, and if he has elected not to subscribe during leave, the amount of the subscription payable shall be proportionate to the number of days spent on the duty in the month.

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