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Protection of Human Rights Act, 1993


26.Terms and conditions of service of Members of the state Commission.-

The salaries and allowances payable to, and other terms and conditions of service of, the Members shall be such as may be prescribed by the State Government:

Provided that neither the salary and allowance nor the other terms and conditions of service of a Member shall be varied to his disadvantage after his appointment.



Protection of Human Rights Act, 1993 Back




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