MEGHALAYA ACT 4 OF 1977

THE LEGISLATIVE ASSEMBLY OF MEGHALAYA

(MEMBERS'  SALARIES  AND  ALLOWANCES)

(AMENDMENT) ACT, 1977.

(As passed by the Assembly)

(Received in the Gazette of Meghalaya, Extraordinary,

dated the 31st March, 1977)

 

An

Act

further to amend the Legislative Assembly of Meghalaya

(Members' Salaries and Allowances) Act, 1972.

        Be it enacted by the Legislature of Meghalaya in the Twenty eight Year of the Republic of India as follows :-

 

Short title and commencement

1. (1) This act may be called the Legislative Assembly of Meghalaya (Members' Salaries and Allowances) (Amendment) Act, 1977.

    (2) It shall be deemed to have come into force on the 1st day of October, 1976.

 

Insertion of new Section 6 A in Act 8 of 1972

2. After Section 6 of the Legislative Assembly of Meghalaya (Members' Salaries and Allowances) Aft, 1972 the following section shall be inserted as section 6A, namely :-

 

Entitlement of Telephone connection and Telephone charges.

6A. (1) Each member shall be entitled to have a telephone connection in a place of his choice where he normally resides or carries on his duties as the members of the Assembly.

     (2) The installation charges and the annual rent of such telephone shall be borne by the Government and the member shall also be paid a telephone allowance of one hundred rupees per month for telephone calls and the charges for the excess over the minimum calls permissible to the subscriber.

     (3) the Telephone allowance under this section shall be paid to each member irrespective of the fact whether or not telephone connection have been provided to him."

 

Repeal of Meghalaya Ordinance 1 of 1977.

3. The Legislative Assembly of Meghalaya (Members' Salaries and Allowances) (Amendment) Ordinance, 1977 hereby repealed.

 

 

S.N. PHUKAN

Secretary to the Government of Meghalaya

Law Department.