for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

Leave


(1)The Chairperson and the Members shall be entitled to thirty days of earned leave for every year of service.



(2) The payment of leave salary during leave shall be governed by the Central Civil Service (Leave) Rules, 1972.



(3) The Chairperson and the Members are entitled to encashment of fifty per cent. of earned leave to their credit at any time.

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