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Sick Industrial Companies (Special Provisions) Act, 1985

4. Dearness allowance and city compensatory allowance

(1) The Chairman shall receive dearness allowance and city compensatory allowance at the rate admissible to a Judge of the Delhi High Court.

(2) A member shall receive dearness allowance and city compensatory allowance at the rate admissible to a Group A officer of the Central Government drawing an equivalent pay.



Sick Industrial Companies (Special Provisions) Act, 1985 Back




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