RULE 21: CONVEYANCE ALLOWANCES


No Conveyance Allowance for attending meetings of the Board or any of the Committees of any other business of the Board shall be paid to those members of the Board or any of the Committees who draw Travelling Allowance: Provided that a Member of the Board of the Committees who is resident at a place where the meeting of the Board or any of the Committees is held or where any other business of the Board is transacted, may be paid the actual expenditure incurred on conveyance by him in addition to the daily allowance, as admissible under Rule 20.

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