Bill No. 4 of 1997

 

THE DELHI MEMBERS OF LEGISLATIVE ASSEMBLY (REMOVAL OF DISQUALIFICATION  BILL, 1997*

 

 

    to provide for the removal of certain disqualification for being chosen as, and for being a member of the Legislative Assembly of the National Capital Territory of  Delhi.

 

Be it enacted by the Legislative Assembly of the National Capital Territory of Delhi in the Forty-seventh year of the Republic of India as follows :-

 

Short title, and             1. (1)   This Act may be called the National Capital   Commencement                    Territory of Delhi Members of Legislative Assembly 

                                                (Removal of  Disqualifications ) Act, 1997.

                                         (2)            This section shall come into force at once.

Definitions                 2.            In this Act, unless the context otherwise requires :-

 

(i)              “Compensatory Allowance” means any sum of money payable to the holder of an office by way of daily allowance [ (such allowance not exceeding the amount of daily allowance to which a member of the Legislative Assembly is entitled under the Members of Legislative Assembly of the National Capital Territory of Delhi (Salaries, Allowances, Pension etc.) Act, 1994 (Delhi Act No. 6 1995)], any conveyance allowance, house rent allowance or travelling allowance for the purpose of enabling him to recoup any expenditure incurred by him in performing the functions of that office;

(ii)            “Statutory body” means any Corporation Committee, Commission, Council, Board or other body of persons, whether incorporated or not, established by or under any law for the time being in force;                             

 

 

                        *            I)            Introduced on               25-3-1996

                                    ii)            Passed on                    20-3-1997

                                    iii)            Assented to on             30-8-1997

                                    iv)            Published in the          

                                                Gazette on                    09-09-1997

 

 

(iii)           “Non-statutory body” means any body of persons other than a statutory body.

 

Removal of Certain   3.            A person shall not be disqualified for being chosen Disqualifications                  as, or for being a member of the Legislative      

Assembly of the National Capital Territory of      Delhi merely by reason of the fact that he holds any of the offices prescribed in the Schedule appointed to this Act.

___________________________________________________________________