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Trade Marks Act, 1999

88. Salaries, allowances and other terms and conditions of service of Chairman, Vice-Chairman and other Members .-

(1) The salaries and allowance payable, to and other terms and conditions of service (including pension, gratuity and other retirement benefits) of the Chairman, Vice-Chairman and other Members shall be such as may be prescribed.

(2) Not withstanding anything contained in sub-section (1), a person who, immediately before the date of assuming office as the Chairman, Vice-Chairman or other Member was in service of Government, shall be deemed to have retired from service on the date on which the he enters upon office as the Chairman, Vice-Chairman or other Member.



Trade Marks Act, 1999 Back




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