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

[25th January, 1991.]

S. No Contents
CHAPTER I Preliminary
1. Short title
2. Definitions
CHAPTER II Salary and Other Conditions of Service
3. Salary
4. Term of office
5. Leave
6. Pension payable to Election Commissioners
7. Right to subscribe to General Provident Fund
8. Other conditions of service
CHAPTER III Transaction of Business of Election Commission
9. Transaction of business of Election Commission
10. Disposal of business by Election Commission

An Act to determine the conditions of service of the Chief Election Commissioner and other Election Commissioners 1*["and to provide for the procedure for transaction of business by the Election Commission and for matters"] connected therewith or incidental thereto.

BE it enacted byParliament in the Forty-first Year of the Republic of India as follows:-



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