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The Chief Election Commissioner and Other Election Commissioners (Conditions of Service) Act, 1991

6. Pension  payable to  Election Commissioners.

  1. A person who, immediately before  the date  of assuming office as the Chief Election Commissioner or an Election Commissioner was in service of Government, shall be  deemed to  have retired from service on the date on which he enters upon  office as  the Chief Election Commissioner or an Election Commissioner  but   his  subsequent  service  as  the  Chief  Election Commissioner  or   an  Election  Commissioner  shall  be  reckoned  as continuing approved  service counting  for pension in Service to which he belonged. 1 Subs by Act 4 of 1994, S.6 (w.e.f 1-10-1993)

  2. Where  the Chief Election Commissioner demits office [whether in any  manner specified  in sub-section  (4) or  by resignation],  he shall, on such demission be entitled to--

  1. a  pension which  is equal  to the  pension payable to a Judge of  the Supreme  Court in accordance with the provisions of Part III  of the Schedule to the Supreme Court Judges (Conditions of Service)  Act, 1958,  (41 of  1958.) as  amended from  time to time; and

  2. such  pension (including commutation of pension), family pension and  gratuity as are admissible to a Judge of the Supreme Court under  the said  Act and  the  rules  made  there under,  as amended from time to time.

  1. 1*Except  where  the  Chief  Election  Commissioner  or  an  Election Commissioner  demits  office  by  resignation,  he  shall  be deemed, for  the purpose  of this Act, to have demitted his office if, and only if,--

  1. he has completed the term of office specified in section 4, or

  2. he has attained the age of sixty-five years, 1*xxx or

  3. his  demission of  office is  medically certified  to be necessitated by ill-health.



Chief Election Commissioner and other Election Commissioners (Conditions Of Service) Act, 1991 Back




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