for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 15   [ View Judgements ]

Telephone facility, official meetings and entertainment expenses


The Chairperson and a Judicial Member and an Expert Member shall be eligible for telephone facilities, official meetings and entertainment expenses as admissible to a Group ‘A’ officer of the Central Government drawing an equivalent pay.

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