THE FOLLOWING ARE THE FACILITIES AVAILABLE TO MEMBERS OF
MEGHALAYA LEGISLATIVE ASSEMBLY

Sl.No Name : Detail
1. Salary

:

Rs.3000/- p.m.
2. Daily Allowance

:

Rs.120/- p.d.
3.

 
Fixed Travelling Allowances
 

:

 

Rs. 3000/- p.m. (drawn along with monthly salary). In addition, regular travelling allowances admissible to Grade I. Government Officer of the State is also admissible to a Member.

4.
 
Other Allowances
 

:
 

Conveyance Allowances at the rate of Rs.10/- per day, while attending Assembly Session and /or Committee meetings of the Assembly.
5.


 
Travel facilities


 

:


 

As admissible to Grade -I Government Officer of the State. A Member and the members of his family not exceeding five, shall, during the term of office, be entitled to Travel Concession for visiting any place in India, upto the maximum limit of ten thousand kilometres.
6.
 
Telephone facilities
 

:
 

Telephone connection allowed at Member's residence at Government expenses with a telephone allowances of Rs.2000/- p.m.
7.
 
Postal facilities
 

:
 

(a) During Assembly Sessions, a Branch of the Post Office is opened in the Assembly Secretariat Building for the convenience of Members.
      (b) Postage Allowance of Rs.200/-p.m.
8. Housing facilities

:

Accommodation for Members arranged in the Assembly Hostels.
9.




















 

 

Medical facilities






















 

:






















 

(a) A Member and the dependent members of his family may receive medical attendance and treatment as admissible to Grade I Government servants in any Government Hospital/dispensary, on the recommendation of the Civil Surgeon, the S.D.M.O and H.O. of the sub-division in the State. For the journey undertaken to receive medical treatment, a Member may draw travelling allowance at the rate admissible to Senior Grade I Government Servants on tour, but he may draw no allowance for halts on journey, In case of a member of his family suffering from a disease requiring special treatment, actual single First Class fair is admissible to and from the place of treatment. When the medical officer considers that a Member or member of his family needs to be referred to a hospital outside the State, but within India, this could be done with the prior approval of the Director of Health Services, Meghalaya. In such cases for the journey undertaken to receive treatment, a Member may on production of a certificate from the Director of Health Services, Meghalaya or from the Civil Surgeon or from the S.D.M.O. and H.O. concerned certifying that the journey was absolutely necessary, draw travelling allowance as indicated above, where a Member or member of his family has been advised to seek medical treatment outside the State to obtain further medical advice. If the medical attendant considers that it would be unsafe for the Member/member of his family to undertake the journey unattended, the Medical Officer may either himself accompany the patient or recommend an attendant to escort the patient upto the destination. In case the attendant is a Government Servant he shall be deemed to have under taken the journey on duty and may draw travelling allowance both ways as admissible to him under the Rules. If he is not a Government servant, he shall be entitled to the actual traveling expenditure for his onward and return journeys. 
10. Constituency

:

Rs.5000/- p.m.
11. Driver Allowance

:

Rs.3000/- p.m.
12. Secretarial Allowance

:

Rs.3500/- p.m.
13. Pension

:

Rs.5000/- p.m. for service for a period of five year plus Rs.200/- p.m. for every additional year of service not to exceed Rs.12,500/- of the total pension.
             In the event of early holding of elections where any person has served as a Member for a period falling short of five years he shall always be deemed to have served for a complete period of five years if such period falls short bynot more than three months. A Member is not entitled to any pension when occupying the office of  Parliament, State Lagislature or District Council or while on receipt of any salary/remuneration/pension from District Council, Central/State Governmant, Corporation, State Government, Corporationowned by any of them or local authority; and entitled to only the difference in the amount when remuneration is less than the pension admissible for service as Member of Meghalaya State Legislature.
14. Medical Allowance

:

Rs. 750/- p.m.
15. Family Pension

:

50 % of the pension received by the Member before his/her death.
16. Identity Cards

:

        Identity Cards with photographs furnished by Members are issued by the Legislature Secretariat to all members for the purpose of identification. Members are required to keep these cards carefully in their personal custody and in case of loss, to report immediately to Legislature Secretariat. If a Member resigns his or cease to be a Member of the Legislative Assembly, the card should be returned to the Legislature Secretariat.

MLAs

      Prior to 1.4.2000 From 1.4.2000

MLA

i Salary Rs.2, 500.00 p.m. Rs.3,000.00 p.m.
  ii Fixed T.A. Rs.1, 200.00 p.m. Rs.3,000.00 p.m.
  iii Secretariat Allowance Rs.1, 500.00 p.m. Rs.3,500.00 p.m.
  iv Medical Allowance Rs.    300.00 p.m. Rs.   300.00 p.m.
  v Telephone Allowance Rs.    500.00 p.m. Rs.2,000.00 p.m.
  vi Postage Allowance Rs.    100.00 p.m. Rs.   200.00 p.m.
  vii Constituency Allowance Rs.1, 400.00 p.m. Rs.5,000.00 p.m.
  viii Driver Allowance Rs.1, 400.00 p.m. Rs.3,000.00 p.m.
      Rs.7,500.00 p.m. Rs.20,000.00 p.m.

FOR MINISTERS, SPEAKER, LEADER OF OPPOSITION
AND PARLIAMENTARY SECRETARIES AS FOLLOWS :_

Prior to 1.4.2000         From 1.4.2000
1. Chief Minister
 
Rs.10,000. 00 p.m.
 
Rs.15,000. 00 p.m
 
+Rs.5,000.00
(Constituency Allowances)
= Rs.20,000 p.m.
 
2. Dy. Chief Minister
 
Rs. 9,600.00 p.m.
 
Rs. 14,600.00 p.m.
 
+Rs.5,000.00
(Constituency Allowances)
= Rs.19,600 p.m.
 
3. Ministers
 
Rs. 9,250.00 p.m.
 
Rs. 14,250.00 p.m.
 
+Rs.5,000.00
(Constituency Allowances)
= Rs.19,250 p.m.
 
4. Minister of State
 
Rs. 8,750.00 p.m.
 
Rs. 13,750.00 p.m.
 
+Rs.5,000.00
(Constituency Allowances)
= Rs.18,750 p.m.
 
5. Deputy Ministers
 
Rs. 8,400.00 p.m.
 
Rs. 13,500.00 p.m.
 
+Rs.5,000.00
(Constituency Allowances)
= Rs.18,500 p.m.
 
6. Speaker
 
Rs. 9,600.00 p.m.
 
Rs. 14,600.00 p.m.
 
+Rs.5,000.00
(Constituency Allowances)
= Rs.19,600 p.m.
 
7. Deputy Speaker
 
Rs. 8,750.00 p.m.
 
Rs. 13,750.00 p.m.
 
+Rs.5,000.00
(Constituency Allowances)
= Rs.18,750 p.m.
 
8. Parliamentary Secretary Rs. 8,400.00 p.m.
 
Rs. 13,500.00 p.m.
 
+Rs.5,000.00
(Constituency Allowances)
= Rs.18,500 p.m.
 
9. Leader of Opposition.
 
Rs. 9,250.00 p.m.
 
Rs. 14,250.00 p.m.
 
+Rs.5,000.00
(Constituency Allowances)
= Rs.19,250 p.m.