Section 3   [ View Judgements ]

Salary or honorarium and other allowance and terms and conditions of the president and members of the District Forum Section 10(3)


(1) The President of the District Forum shall receive the salary or an honorarium at the following rates-

a.

If a person who is a serving District basis.

The salary of a District Judge Judge is appointed on wholetime

b.

If a person who is a serving District Judge is appointed on part-time basis.

Honorarium at the rate of rupees one hundred and fifty  per day of sitting.

c.

If a retired person who had been a whole-time basis.

A consolidated salary of rupees five thousand per month, over and above the pension.

 

If a person is qualified to be a District Judge is appointed on time basis.

A consolidated salary of rupees five thousand per month.           whole-



(2) The other members of the District Forum shall receive a consolidated salary of rupees three thousand per month if appointed on wholetime basis.

(3) The salary honorarium and other allowances shall be defrayed out of the Consolidated Fund of the State Government.

(4) Before appointment, the president and members of the District Forum shall have to give an undertaking that he does not and will not have any such financial or other interests as is likely to affect prejudicially his functions as a member.

(5) The State Government may remove from the office, the president and member of a District Forum who :

(a) has been adjudged an insolvent, or

(b) has been convicted of an offence which in the opinion of the State Government, involves moral turpitude, or

(c) has become physically or mentally incapable of acting as such member, or

(d) has acquired such financial or other interest as it likely to affect prejudicially his functions as a member, or

(e) has so abused his position as to render his continuance in office prejudicial to the public interest;

Provided that the president of member shall not be removed from his office on the ground specified in clauses (d) and (e) except on an inquiry held by the State Government in accordance with such procedure as it may deem proper and finds the member to be guilty of such ground.

(6) The terms and conditions of the service of the President and the members of the District Forum shall not be varied to their disadvantage during their tenure of office.

(7) Where any vacancy occurs in the office of the president of the District Forum, the senior most (in order of appointment) member of District Forum holding office for the time being, shall discharge the functions of the president until a person appointed to fill such vacancy and assumes the office of the president of the District Forum.

(8) When the president of the District Forum is unable to discharge the functions owing to absence, illness or any other cause, the senior-most (in order of appointment) member of the District Forum shall discharge the functions of the president until the day on which the president resumes his functions.

(9) The president or any member ceasing to hold office as such shall not hold any appointment in or be connected with the management or administration of an organisation which have been the subject of any proceeding under the Act during his tenure for a period of 5 years from the date on which the ceases to hold such office.

FOOTNOTES:

1.

Substituted by the Orissa Consumer Protection (Amendment) Rules, 2000.

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