Section 3   [ View Judgements ]

Salaries and Daily Allowances


A member shall be entitled to receive a salary, at the rate of [1] four thousand rupees per mensem during the whole of his term of office [2] and subject to any rules made under this Act an allowance at the rate of [3] four hundred rupees for each day during any period of residence on duty:



[4] Provided that no member shall be entitled to the aforesaid allowance unless he signs the register, maintained for this purpose by the Secretariat of the House of the People or, as the case may be, Council of States, on all the days (except intervening holidays for which no such signing is required) of the session of the House for which the allowance is claimed.



[5] Provided further that in the case of salary, the provisions of this section shall have effect as if for the words 'four thousand rupees', the words 'twelve thousand rupees' had been substituted for a period of five years beginning from the date of commencement of the Salary, Allowances ad Pension of Members of Parliament (Amendment) Act, 2001:



Provided also that in the case of the allowance, the provisions of this section shall have effect as if for the words 'four hundred rupees' the words 'five hundred rupees' had been substituted for a period of five years beginning from the date of commencement of the salary, Allowances and Pension of Members of Parliament (Amendment) Act, 2001.

FOOTNOTES:

1. Substituted by Act 28 of 1998 - effective from 20.8.1998.

2. Substituted by Act 55 of 1958 - effective from 30.12.1958.

3. Substituted by Act 28 of 1998 - effective from 20.8.1998.

4. Inserted by Act 48 of 1993 - effective from 9.6.1993.

5. Inserted by Act 46 of 2001 - effective from 14.9.2001.



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