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6[20A. Deposit Linked Insurance Scheme.-

The Deposit Linked Insurance Scheme for the time being in force under the General Provident Fund (Central Services) Rules, 1960, shall apply to every Judge whether he subscribes to the General Provident Fund (Central Services) or any other Provident Fund referred to in section 20].

1. Omitted by Act 20 of 1988, s. 2 (w.e.f. 1-1-1986).

2. Subs. by Act 38 of 1986, s. 3, for "sub-sections (2) and (3)" (w.e.f. 1-11-1986).

3. Ins. by Act 23 of 2009, s. 4 (w.e.f. 1-1-2006).

4. The words "is a member of the Indian Civil Service or" omitted by Act 13 of 2016, s. 13 (w.e.f. 5-4-2016).

5. The second proviso omitted by s. 13, ibid. (w.e.f. 5-4-2016).

6. Ins. by Act 38 of 1986, s. 4 (w.e.f. 5-9-1977).



High Court Judges (Salaries and Conditions of Service) Act, 1954 Back




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