BILL No.5 of 1972

(As passed by the Assembly)

THE LEGISLATIVE ASSEMBLY MEGHALAYA

(MEMBER'S SALARIES AND ALLOWANCES)

BILL 1972.

A

Bill

to determine the salaries and allowances of the Members of the Legislative Assembly of Meghalaya.

        Be it enacted by the Legislature of Meghalaya in the Twenty-Third 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) Act, 1972.

    (2)  It shall be deemed to have come into force on the 21st day of January, 1972.

 

Definition

2. In this Act, "member" means a member of the Legislative Assembly of Meghalaya other than the Speaker and the deputy Speaker of the Legislative Assembly, or a Minister.

 

Salaries

3. There shall be paid to each member during the whole of his term of office, a salary at the rate of rupees three hundred and fifty per mensem.

 

Allowances

4. There shall be paid to each member.

(a) a fixed travelling allowance of rupees one hundred and fifty per mensem.

(b) for the number of days attended, a daily allowance at the rate of rupees twenty if the member's attendance is required in connection with his duties as such member;

(c) travelling allowance at the rate applicable to a Government of the senior grade under the Subsidiary Rules for journeys performed in connection with his duties as such member.

 

Conveyance Allowance

5. There shall be paid to each member for the number of days attended a conveyance allowance at the rate of rupees two and fifty paise per day during the period the Legislative Assembly is in session and during the period any of its committees hold its meetings.

 

Medical treatment and benefits

6. A member and the members of his family shall be entitled to such medical treatment and benefits as may be laid down by rules to be made, by the Government.

 

Explanation  1. - For the purpose of this section the expression "the members of his family" shall means and include such members as may be prescribed by rules.

Explanation  2. - Those who are entitled to free medical attendance and treatment may take the same from any registered physician of their choice - Allopathic, Ayurvedic, Unani or Homopathic and medical bills on prescription of such physicians are reimbursable.

 

Power to make rules.

7. The Government may, by notification make rules to carry out the purposes of this Act and in particular, may prescribe.

(a) the periods during which the conditions subject to which daily allowance may be drawn and the circumstances in which such allowances may be withheld.

(b) the conditions under which and the journeys for which travelling allowance shall be admissible:

(c) the facilities for medical attendance and treatment.

 

Repeal of the Meghalaya State Ordinance 4 of 1972.

8. The Legislative Assembly of the State of Meghalaya (Member's salaries and Allowances) Ordinance, 1972 is hereby repealed.

 

        No. LL.15/77/19 - The following Act of the Meghalaya Legislative Assembly which received the assent of the Governor is hereby published for general information.