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Report No. 58

Appendix 6

Extract of Supreme Court Judges' T.A. Rules, 1959, as Amended

"6A. Notwithstanding anything contained in rule 6, a Judge of the Supreme Court shall be entitled to travel concession for himself and the members of his family for visiting his permanent residence in his home State during his leave, once in a block of two years, in accordance with rule 6 of the Supreme Court Judges Rules, 1959, read with rules applicable in this behalf to a Member of the Indian Administrative Service holding the rank of Secretary to the Government of India.

For this purpose, leave shall include vacation:

Provided that the Judge and his wife will have the option to travel by air subject to the condition that reimbursement of air fare will be permitted after deducting the rail fares which he would have been liable to pay under the Leave Travel Concession applicable to a Member of the Indian Administrative Service holding the rank of Secretary to the Government of India."



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