Section 7   [ View Judgements ]

Allowances during short intervals between the termination of one session and the commencement of another session etc


[1] Where the interval between the adjournment of a House of Parliament or as the case may be, one sitting of a Committee and the re-assembly of that House or the next sitting of the Committee at same place does not exceed seven days and the member concerned elects to remain at such place during the interval, he shall be entitled to draw for each day of residence at such place a daily allowance at the rate specified in section 3:



Provided that if the member leaves such place during the interval, his absence from the place shall be treated as absence during a session of a House of Parliament or a sitting of the Committee, as the case may be, and the provisions of section 5 shall apply accordingly.

FOOTNOTES:

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



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