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Tamil Nadu Commission for Protection of Child Rights Rules, 2012

5. Salaries and other allowances.-

(1) The Chairperson shall be paid Rupees twenty five thousand per month as honorarium.

(2) The Chairperson shall be eligible for Travelling Allowance and Daily Allowance as per the orders issued in G.O. Ms.No. 551, Finance (All) Department, dated 03-11-2004 and as amended from time to time.

(3) The Chairperson shall be eligible for a medical benefit at the same rate as are applicable to class A officers of the State Government.

(4) The Chairperson shall be eligible for office Telephone (Monthly ceiling 2500 free calls) and also eligible for residential telephone (Monthly ceiling 300 free calls). The Chairperson shall be provided Rupees one thousand two hundred per month for the reimbursement of cell phone call charges.

(5) The Chairperson shall be eligible for LTC on par with the concession available to the class 'A' officers of the State Government.

(6) The Chairperson shall be entitled to the use of an official residence as may be determined by the Government of Tamil Nadu.

(7) If the Chairperson is not provided with or does not avail himself of the accommodation specified in sub-rule (6) of this rule, he shall be paid house rent allowance at the rate of Rupees two thousand five hundred per month.

(8) The Members shall be paid a sitting fees of Rupees one thousand per sitting.

(9) The Chairperson / Members shall be eligible for Travelling Allowance and Daily Allowance as per the orders issued in G.O.Ms. No. 551, Finance (All) Department, dated 03-11-2004 and as amended from time to time.

(10) The Members shall be eligible for a medical benefit at the same rate as are applicable to class A officers of the State Government.

(11) The Chairperson and every Member shall be his own controlling officer in respect of his bill relating to travelling allowances and daily allowances.

(12) The Salary and allowances payable to and the other terms and conditions of service of the Secretary and other Officers and other employees appointed for the purpose of the Commission shall be such as may be determined by the State Government from time to time.





Tamil Nadu Commission for Protection of Child Rights Rules, 2012 Back






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