Facilities Amenities to Honble Speaker, Deputy Speaker, Members and Ex-Members

Facilities/Amenities to Hon’ble Speaker and Deputy Speaker

Sr No

Particulars

Entitled amount/other relevant details

1.

Salary

  60,000/- P.M.

2.

Constituency allowance

  60,000/- P.M.

3.

Telephone  Allowances

 15,000/- P.M. 

4.

Office Allowance

  20,000/- P.M.

 5.

Sumptuary Allowances

  25,000/- P.M.

  6.

Daily Allowance

 2,000/- per day (maximum 15 days in month)

7.

Petty Grant

25,00,000/- per annum

8.

Free travel facility

 3,00,000/- per annum

9.

Motor Car Advance

 20,00,000/-

10.

House Building Advance

 60,00,000/-

11.

Discretionary Grant Hon’ble Speaker

7.00 Crore per annum

12.

Discretionary Grant Hon’ble Deputy Speaker

 5.50 Crore

13.

Liability to pay income tax

The Speaker and Deputy Speaker salaries and allowances are exclusive of income tax and such income tax borne by the state Government.

 

 

Facilities/Amenities to Members under the provisions of “The Haryana Legislative Assembly

(Salary, Allowances & Pension of Members_ Act, 1975 and Rules framed under Section 9 thereof”

Sr No

Particulars

Entitled amount/other relevant details

1.

Salary

 40,000/- P.M.

2.

Daily Allowances maximum 15 days in a month.

 2000/- per day

3.

Other Allowances

 

 

a) Constituency Allowance

 60,000/- per month

 

b) Office Allowances

 25,000/- per month

 

c) Other Allowance if any

 

 

i) Compensatory Allowances

 10,000/- per month

 

 ii) Sumptuary Allowance

 10,000/- per month

4.

Secretarial allowance

A member is entitled to Secretarial allowance @ 15,000/- per mensem which the Haryana Vidhan Sabha Secretariat pay to the person notified by the member to the Secretariat as his Secretary and the person so notified by the member is to render assistance to him/her at his/her pleasure

5.

Telephone and Mobile Allowance

An amount of 15,000/- per month is paid is to a Member in lieu of telephone rent/bill.

6.

Accommodation

(i) There are 66 rooms in the MLAs Hostel, Haryana and  charges for One room are ` 50.00 per day including Water & Electricity Charges.
ii) Telephone has also been provided in each room in the MLAs Hostel, Haryana An amount of  5/- per day is charged as rent towards local calls.
iii) There are 38 MLAs flats, 09 Servant Quarters and 27 Motor Garages for the use of Members. The charges/rent is as under:-
a) MLAs Flat @ 1000/- per month (exclusive of water and electricity charges)
b) Servant quarter @ 200.00 per month (exclusive of water and electricity charges)
c) Motor Garage @ 200.00 per month (exclusive of water and electricity charges)

7.

Private Accommodation facility during Committee tour

Every Member is entitled to hire private accommodation while on tour to other State as a Member of the Committee of Haryana Vidhan Sabha and claim reimbursement subject to the submission of bill upto 5,000/- per day.

8.

Medical Facilities

Each Members is entitled to such Medical Facilities for himself and dependent Members of his family including the dependent parents as are provided to Group ‘A’ Officers before the issuance of notification dated 06th May, 1986. A member and members of his family may get medical treatment in case of emergency as indoor patient from a private hospital/ institution and is also entitled to the facility of reimbursement of expenditure subject to certain conditions.

9.

Advances

i) Motor Car Advance:

` As on date 20,00,000/- or anticipated price thereof, whichever is less. He/she can draw second car advance also on the repayment of first motor car advance along with interest thereon which may be for a period or five years or less in a tenure of Vidhan Sabha.

 

 

ii) House Building Advance:
a) `As on date, 60,00,000/- for construction of house or purchasing a built up House/flat on the interest of 4% per annum.

A member who had drawn repayable advance for purchasing a built house or for building a house for the first time, he may draw repayable advance for second time immediately after the repayment of principal amount along with interest on previous advance.

on refund of previous advance, a Member below the age of 60 years is entitled to draw House Building Advance for the third time, however upto Rs.30 lakhs at the same rate of interest/other term & conditions. 
b) 10,00,000/- for major repairs to the House of MLA on interest @ 4% per annum.    

10.

Traveling Allowance for  journey performed on duty

 

 

i)    By Rail/Air

If a member travels alone or with one companion (spouse or any other dependent family member), he shall be entitled to travel by rail by Air Conditioned 1st Class or by air (Executive class) and will be paid an amount equal to the actual rail fare by Air Conditioned 1st Class or air fare (Executive class) as the case may be, subject to submission of actual rail/air tickets.

 

ii) By own Car

 18/- per kilometer.

11.

Free travel Facilities/Passes

 Every member shall be provided with-

(i) 3.00 Lakhs per annum. The facility of free travel which shall entitle him (including members of his/her family) to ravel any place in India or outside India through any mode of transport. He shall be reimbursed the actual expenses incurred by him/her for undertaking such journey subject to a  “maximum of three lac rupees per annum including the hotel room(s) rent.” The Members are entitled to get advance for performing  journey by Air outside India.

 

 

ii) Two free non-transferable passes, which shall entitle him and his wife or any other person accompanying him to travel at any time by any public service vehicle of  Haryana State Transport Undertaking including air conditioned coach and air;  

 

 

iii) One free non-transferable pass, which shall entitle him to travel at any time within the state of Haryana or the Union Territory of Delhi or the Union Territory of Chandigarh by any public service vehicle of the Pepsu Road Transport Corporation.

 

 

iv) one free non-transferable pass which shall entitle him to travel at any time by any public survice vehicle of the state Transport Department including deluxe coach, air-conditioned coach and volvo buses.

 

 

v)  A facility, on attaining the age of sixty years or more, to take with him a person as an attendant for free journey in any public service vehicles of the State Transport Department including volvo buses etc.

12.

Facility of Laptop

All the MLAs including the CM/Speaker/Ministers/Dy.Speaker/State Ministers/PS are provided with a Laptop at the expenses of this Secretariat for a term

13.

Petty Grant

15,00,000/- per year to each member.

 

 

The Members Allowances shall be  exclusive of the tax payable in    respect thereof under any law relating to income-tax for the time being in force, and such tax shall be borne by the State Government.

14.

Liability to the pay Income Tax

               

   Facilities/Amenities to Ex-members

1.

Pension/Dearness Allowance to Ex-MLAs and conditions of admissibility

 

 

a) Minimum qualifying period and minimum pension.

50,000/- per month for the first term plus Dearnes Relief as admissible to the pensioners of the State govt. w.e.f 01.01.2016 and additional pension of 2,000/- for every additional year or part therof exceeding the first term.
 

b) Family pension (rate/conditions of admissibility)

The surviving spouse or after his or her death, the Children (up to the age of eighteen years) of a Member who was entitled for drawing pension under the Act, shall be entitled to draw family pension of ` two thousand  five hundred rupees or fifty percent of the last pension drawn, whichever is higher, per mensum by the Member + 50% DP + Dearness Relief as admissible to the pensioners of the State govt.

2.

 Special Travelling Allowance

Special travelling Allowance up-to maximum 10000.00 PM w.e.f 04.04.2018 to those pensioners only whose total pension is less than 1.00 lac PM & in those cases, total emolument i.e. Pension + Dearness Relief + Special Travelling Allowance should  not exceed 1.00 lac PM.

3..

Free Facilities to Ex-MLAs 

 

 

i) Traveling facilities

Every person, who is entitled to pension shall be provided with:-

a) One free non-transferable pass, which shall entitle him to travel at any time by any public service vehicle of the Haryana State Transport Undertaking including Air-Conditioned Coach;

b) One free non-transferable pass, which shall entite him/her to travel at any time within the State of Haryana or the Union Territory of Delhi or the Union Territory of Chandigarh by any public service vehicle of the Pepsu Road Transport Corporation.

 

ii) Medical

Each Members is entitled to such Medical Facilities for himself and dependent Members of his family including the dependent parents as are provided to Group ‘A’ Officer before the issuance of notification dated 06th May, 1986. A member and members of his family may get medical treatment in case of emergency as indoor patient from a private hospital/institution and is also entitled to the facility of reimbursement of expenditure subject to certain conditons.

 

iii) Accommodation

Rooms are provided to the Ex-MLAs in the Haryana MLAs Hostel at Chandigarh subject to their availability. 

 

iv) Identity Card

 

The Ex-MLAs As are also provided Identity cards, which entitle them to avail various facilities.