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Chapter III

2[Salaries and Pensions]

3[12A. Salaries of the Judges.-

(1) There shall be paid to the Chief Justice of India, by way of salary, 4[ 5[two lakh eighty thousand rupees per mensem]].

(2) There shall be paid to a Judge of the Supreme Court, by way of salary, 6[ 7[two lakh fifty thousand rupees per mensem] ].

1. Subs. by Act 13 of 2016, s. 21, for section 9 (w.e.f. 5-4-2016).

2. Subs. by Act 18 of 1998, s. 7, for the heading "PENSIONS" (w.e.f. 1-1-1996).

3. Ins. by s. 7, ibid. (w.e.f. 1-1-1996).

4. Subs. by Act 23 of 2009, s. 8, for "thirty-three thousand rupees per mensem" (w.e.f. 1-1-2006).

5. Subs. by Act 10 of 2018, s. 6, for "one lakh rupees per mensem" (w.e.f. 1-1-2016).

6. Subs. by Act 23 of 2009, s. 8, for "thirty thousand rupees per mensem" (w.e.f. 1-1-2006).

7. Subs. by Act 10 of 2018, s 6, for "ninety thousand rupees per mensem" (w.e.f. 1-1-2016).



Supreme Court Judges (Salaries and Conditions of Service) Act, 1958 Back




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