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Employees' State Insurance (Central) Rules, 1950

 

15. Salaries, allowances and conditions of service of the Director General and Financial Commissioner

(1) The Director General shall be in the scale of pay of Rs. 7300-7600 and the Financial Commissioner shall be in the scale of pay of Rs. 5900-6700.

(2) The Director General and the Financial Commissioner shall receive dearness allowance, city compensatory allowance, house rent allowance, traveling allowance and other allowance, at such rates, and such provident fund, leave and medical benefits as may be sanctioned for the officers of the Central Government drawing similar salary at the place where they are posted :

PROVIDED that where the Director General or the Financial Commissioner is a person already in the service of the Corporation, he shall be entitled to pension, gratuity and other superannuation benefits to which he would have been otherwise entitled but for his appointment as the Director General or the Financial Commissioner:

PROVIDED FURTHER that the pay, allowances and conditions of service of the Director General or the Financial Commissioner, if he is a person already in the service of the government, shall be such as may be determined by the Central Government in each individual case.]





Employees'   State Insurance (Central) Rules, 1950 Back






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