AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

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

8. Other  conditions of  service.

Save  as otherwise  provided in this Act,  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  and such other conditions of service as  are, 2*["for  the time being, applicable to a Judge of the Supreme Court under Chapter IV of the Supreme Court Judges (Conditions of Service)  Act, 1958  (41 of  1958) and  the rules  made there under, shall, so  far as may be, apply to the Chief Election Commissioner and other Election Commissioners"]



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys