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1[2A. Family pension to spouse of President.-

The spouse of a person who dies-

(a) while holding the office of President, or

(b) after ceasing to hold office as President either by the expiration of his term of office or by resignation of his office, shall be paid a family pension at the rate of fifty per cent. of pension as is admissible to a retiring President, for the remainder of her life.]

1. Subs. by Act 77 of 1985, s. 2, for "the payment of" (w.e.f. 16-12-1985).

2. Subs. by s. 3, ibid., for "Pension" (w.e.f. 16-12-1985).

3. Ins. by s. 4, ibid. (w.e.f. 16-12-1985).

4. Subs. by Act 28 of 2008, s. 2, for "fifty thousand rupees" (w.e.f. 30-12-2008).

5. Subs. by Act 13 of 2018, s. 137, for "one lakh fifty thousand rupees" (w.e.f. 1-1-2016).

6. Section 2 re-numbered as sub-section (1) thereof by Act 24 of 1962, s. 2 (w.e.f. 28-6-1962).

7. Subs. by Act 28 of 2008 s. 3, for "of three lakh rupees per annum" (w.e.f. 1-1-2006).

8. The proviso omitted by Act 24 of 1962, s. 2 (w.e.f. 28-6-1962).

9. Ins. by Act 25 of 1998, s. 2 (w.e.f. 20-8-1998).

10. Ins. by Act 24 of 1962, s. 2 (w.e.f. 28-6-1962).

11. Subs. by Act 16 of 1990, s. 2, for clauses (a) and (b) (w.e.f. 29-6-1990).

12. Subs. by Act 28 of 2008, s. 3, for clauses (a) and (b) (w.e.f. 30-12-2008).

13. Subs. by Act 13 of 2018, s. 138, for "sixty thousand rupees" (w.e.f. 1-4-2018).

14. Ins. by Act 71 of 1993, s. 2 (w.e.f. 26-12-1993).

15. Ins. by Act 79 of 1976, s. 2 (w.e.f. 25-8-1976).

16. Subs. by s. 2, ibid., for sub-section (3) (w.e.f. 25-8-1976).



President's Emoluments and<bPension Act, 1951 Back




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