Section 3   [ View Judgements ]

Amendment of section 2 of Act 4 of 1972


In section 2 of the Meghalaya (Ministers' Salaries and Allowances) Act, 1972 (Act 4 of 1972) -

(i) in clause (a), for the words "rupees four thousand eight hundred", the words "rupees ten thousand shall be substituted;

(ii) in clause (b), for the words 'rupees four thousand four hundred", the words rupees nine thousand six hundred" shall be substituted;

(iii) in clause (c), for the words "rupees four thousand two hundred", the words "rupees nine thousand two hundred and fifty shall be substituted;

(iv) in clause (d), for the words "rupees four thousand", the words "rupees eight thousand seven hundred and fifty" shall be substituted; and

(v) in clause (e), for the words "rupees three thousand five hundred", the words "rupees eight thousand four hundred" shall be substituted.

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