Section 8   [ View Judgements ]

Amendment in regulation 10


In the said regulations, for regulation 10 the following regulation shall be substituted, namely:-



"10. Other conditions of service.-Save as otherwise provided in these regulations, the conditions of service relating to travelling allowance, provision of rent-free residence and exemption from payment of income-tax on the value of such rent-free residence, conveyance facilities, sumptuary allowance, medical facilities, post-retirement benefits and such other conditions of service as are for the time being applicable to the Chief Election Commissioner or an Election Commissioner in accordance with the provisions of the Chief Election Commissioner and other Election Commissioners (Conditions of Service) Act, 1991(11 of 1991)and the rules made thereunder as amended from time to time, shall, so far as may be, apply to the Chairman and other Members".

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