Section 4   [ View Judgements ]

Salary and allowances of the Vice-Chairman


The Vice-Chairman shall be entitled to salary and allowances including his pensions, if any, during the whole of his term of office as specified below :--

Explanation : - For the purpose of this section 'Pension' means only such pensions as may be admissible to a person for his past employment under the Central Government or the State Government or any Local Authority.

(i) Salary Rs. 400.00 per month.

(ii) Allowances Rs. 100.00 per month.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon