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

7. Right  to subscribe  to General  Provident Fund.

Every person holding office  as the  Chief Election  Commissioner  or  an  Election Commissioner shall  be entitled  to subscribe to the General Provident Fund (Central Services).



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




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