Bill No. 8 of 1998

 

THE MEMBERS OF LEGISLATIVE ASSEMBLY OF THE NATIONAL CAPITAL TERRITORY OF DELHI (SALARIES, ALLOWANCES, PENSION, ETC.) (SECOND AMENDMENT) BILL, 1998*

 

 

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

 

                                                                                                           

Short Title,               1.   (1)            This act may be called the Members of Legislative extent and                              Assembly of the National Capital Territory of Delhi  

commencement                     (Salaries, Allowances, Pension, etc.) (Second                                                                      Amendment) Act, 1998.

                                         (2)        It shall come into force on the date of its publication in                                        the Official Gazette.

 

 

Insertion of new  2.            In the Members of Legislative Assembly of the

Section 6A                               National Capital Territory of Delhi (Salaries,                                                                   Allowances, Pension, etc.) Act, 1994 (Delhi Act 6 of                                                         1995), after section 6, the following new section shall                                                     be inserted, namely:-

                                               

                                                "6A- Railway Travel - A member shall be entitled to                                                         rail travel coupon books in the form as may be                                                             prescribed for self or with a person accompanying the                                                 member to travel any number of times to any place in                                             India during a financial year;

 

                                                Provided that the money value of the coupon books                                                 used shall not exceed four times the fare of a single air-                                           conditioned two tier journey between Delhi and Kanya                                     Kumari in a financial year."

__________________________________________________________________________

 

* I) Introduced on 25-9-1998

   ii) Passed on 25-9-1998

   iii) Assented on 01-3-1999

    iv) Published in the

Gazette on 10-3-1999