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HANDBOOK FOR MEMBERS OF RAJYA SABHA

CHAPTER IV

AMENITIES TO MEMBERS

50 Salary, Allowances and Pension

(i) The salary, allowances and pension to members are regulated by the provisions of the Salary, Allowances and Pension of Members of Parliament Act, 1954 as amended from time to time.

(ii) (a) Salary and daily allowance - A member is entitled to receive a salary at the rate of twelve thousand rupees per month during the whole of his "term of office. A Member is also entitled for Daily Allowance at the rate of five hundred rupees for attending each day during any period of residence on duty at the place where a session of the House or a sitting of a Committee of the House or a Joint Committee of both Houses or any other business connected with his/her duties as a Member of Parliament is transacted. A member is also entitled to daily allowance, in the case of a session for a period of such residence, not exceeding three days immediately preceding the commencement of the session and not exceeding three days immediately succeeding the adjournment sine die of the House and in the case of a sitting of a Committee or any other business, for a period of such residence, not exceeding two days immediately preceding the commencement of the business of the Committee or other business and not exceeding two days immediately succeeding the conclusion of the business of the Committee or other business.
(b) Constituency Allowances.- Under the existing provisions, a Member is entitled to receive constituency allowance at the rate of Rs. 10,000/- per month during his whole term of office.
(c) Office Expense Allowance :- Under the existing provisions, a Member is entitled to receive Office Expense Allowance of rupees fourteen thousand per month bifurcated as under:
(i) rupees three thousand for meeting expenses on stationery item etc.
(ii) rupees one thousand for meeting expenses on franking of letters,
(iii) rupees ten thousand for engaging Secretarial Assistant.
(d) Payment of pension to ex-members of Parliament.- Section 8A of the Salary, Allowances and Pension of Members of Parliament Act, 1954, deals with the payment of Pension to ex-Member of Parliament. An ex-member who has served for a period of four years as Member of Parliament is entitled to receive a monthly pension of rupees three thousand. An additional pension of rupees six hundred per month is also paid for every year in excess of five years.

Further an Ex-member who has served as a Member of the House of the People twice for its duration whether consecutively or not and who is not entitled to any pension will be entitled to a pension of rupees two thousand and five hundred per month & every person who served for any period as a member of the Provisional Parliament and not entitled to any pension is also entitled to a pension of rupees two thousand and five hundred per month.

There is also a provision of family pension of rupees one thousand per month to the spouse if any, or a dependent of any Member who dies during his term of office for a period of five years from the date of his death.

An ex-member is not entitled to any pension for the period during which he holds the elected office of the President, Vice President, Governor of a State or Administrator of any Union Territory or if he becomes a member of the Council of States or the House of the People or any Legislative Assembly/Legislative Council of a State or Union Territory or the Metropolitan Council of Delhi or for the period during which he is employed on a salary under the Central Government or any State Government or any Corporation owned or controlled by the Central/State Government or any local authority or becomes otherwise entitled to any remuneration or pension form such Government, Corporation or local authority.

In case the salary or pension received by an ex M.P. from such other sources as mentioned above is less than the pension payable to him, he is entitled to receive only the balance as pension.

For grant of pension an ex-member is required to apply in the prescribed application form (in duplicate) (Form No.RSMSA4) to the Secretariat of the House of Parliament in which he had served last. 

(iii) Travelling allowances for forward and return journeys.- (1) A member is entitled to the following travelling allowances for every journey performed by him in India for attending a session of the House or a meeting of a Committee or for the purpose of attending to any other business connected with his duties as a member from his usual place of residence to the place where the session or the meeting is held or the other business is to be transacted and for the return journey from such place to his usual place of residence:-
(a) if the journey is performed by rail, an amount equal to one first class fare plus one second class fare for each such journey, irrespective of the class in which the. member actually travels;
(b) if the journey is performed by air, an amount equal to one and one-fourth of the air fare for each such journey; and
(c) if the journey or any part thereof cannot be performed by rail or air--
(i) where the journey or any part thereof is performed by steamer, an amount equal to one and three-fifths of the fare (without diet) for the highest class in the steamer for each journey or part thereof; and
(ii) where the journey or any part thereof is performed by road, a road mileage at the rate of six rupees per kilometre for each such journey or part thereof.
(d) Where a member performs journey by road in Delhi from and to an aerodrome, shall be paid a minimum amount of rupees one hundred and twenty for each such journey.
(2) A member if, performs any journey of the nature referred to above, by road between places connected by express mail or superfast rail or steamer, he could be paid road mileage allowance but it will be limited to the amount which would have been admissible to him if he had travelled by rail or steamer.

(iv) (1) Travelling allowances for intermediate journeys.-- Where a member absents himself for less than fifteen days during a session of the House of Parliament or a sitting of a Committee for visiting any place in India, he is entitled to receive travelling allowances in respect of such journey to such place and for the return journey:--
(a) if the journey is performed by rail, equal to one first class fare for each such journey irrespective of the class in which the member actually travels; and
(b) if the journey is performed by air during a sitting of the Committee equal to one fare by air for each such journey.
Such, travelling allowances cannot, however, exceed the total amount of daily allowances which would have been admissible to the member for the days of absence if he had not so remained absent.
Every member is entitled to an amount equal to the fare for each single journey by air performed by him from any place to any other place in India but such payment can not be in excess of thirty-two single air journeys performed by him during a year. Any journey performed by the companion or the spouse is added in computing the limit of thirty-two journeys.
Provided further that where the number of journeys performed by any member by air is less than thirty two, then, such number of journeys not performed by him are carried over to the following year.
(2) Air travel facilities in certain circumstances.-- A member is entitled to free air travel facility from the nearest place in his Constituency where there is air service and the nearest place having rail service outside his constituency when his/her usual place of residence becomes inaccessible to or from any place outside his/her constituency by road, rail or steamer due to climatic conditions.
(3) Special facility to blind and physically incapacitated members.- A member who is blind or who is in the opinion of the Chairman of the Council of States so incapacitated physically as to require the facility of an attendant shall with respect to each such journey:
(i) by air which he performs along with an attendant is entitled for to an amount equal to one fare by air for such journey in addition to the allowances which he/she is entitled under Section 4 or Section 5.
(ii) by rail, is entitled for one free railway pass for an attendant to attend such Member, in the same class in which such Member travels.

(v) Allowances during short intervals between the termination of one session and the commencement of another session etc.- Where the interval between the adjournment of the House of Parliament or one sitting of a Committee and the re-assembly of the House or the next sitting of the Committee at the same place does not exceed seven days, a member who elects to remain at such place during the interval is entitled to receive daily allowance at the rate of rupees five hundred for each day of residence at such place. But if the member leaves such place during the interval his absence from the place will be treated as absence during a session of the House or a sitting of the Committee.
(1A) A member is entitled to receive travelling allowances in respect of every journey performed by air for visiting any place in India during the interval not exceeding seven days between two sittings of a Department related Standing Committee when a House of Parliament is adjourned for a fixed period during the Budget Session.
Provided that such travelling allowances, excluding the air fare, do not exceed the total amount of daily allowances which would have been admissible to such member otherwise.

(vi) Travelling and daily allowances for attending the meetings of the Consultative Committees of the Government of India.--The members serving in the Consultative Committees for various Ministries of the Government of India are entitled to travelling allowances as are admissible for attending other Parliamentary Committees.

(vii) Allowances for journeys abroad.-Where a member performs a journey outside India in the discharge of his/her duties as such member, he/she is entitled to travelling and other allowances in respect of such journeys as provided in the Members of Parliament (Allowances for Journeys Abroad) Rules, 1960.

(viii) Payment of Salary and Travelling and Daily Allowances Bills.-(a) Specimen Signatures and declaration of 'usual place of residence'.- A member is required to furnish three copies of his/ her specimen signatures on the prescribed form available in M.S. & A. Section of the Rajya Sabha Secretariat for arranging payment of his/her bills. The member is also required to fill in a form declaring his/her usual place of residence for the purpose of claiming his T.A.

(b) Salary Bills.-The salary bills of members of the Rajya Sabha are prepared by the Rajya Sabha Secretariat every month and passed on direct to the Pay and Accounts Officer, Rajya Sabha, for arranging payment. Salary bills are not required to be signed by the members.
Members are required to intimate to the Rajya Sabha Secretariat the mode of payment of their salary, viz., (i) whether payable to self, or (ii) creditable to their accounts with their bankers in Delhi or New Delhi, or on any outstation Bank named by them.
The Pay and Accounts Officer sends the salary cheque, payable on the Reserve Bank of India, New Delhi direct to the member or to the Scheduled Bank in Delhi/New Delhi or any out station bank nominated by him in this behalf for credit to his account. An intimation of the despatch of the cheque together with the details of deductions made, is sent to the member. Where payment is made to a member a stamped receipt is obtained from him and where payment is made to his banker, it is obtained from the bank concerned.
(c) Travelling and Daily Allowances Bill: Travelling and Daily Allowances Bills of Members are prepared by the Rajya Sabha Secretariat on the basis of Arrival, Intermediate journey and Departure Reports given by them on prescribed forms (Form No.RSMSA2) duly signed. The bills are required to be signed by the members at the places indicated therein after affixing revenue stamp. After the preparation of bills of Members they are sent to the Pay and Accounts Officer, Rajya Sabha for arranging payment.
The forms prescribed for furnishing the Arrival, Intermediate Journey and Departure Reports are available' in the Rajya Sabha Notice Office and M.S.& A. Section of the Secretariat. Members are also required to furnish a Departure and Return Journey Certificate on prescribed Form (Form No.RSMSA3) showing the particulars of their return journey after completion of each such journey where a journey has actually been performed by air, the counterfoil of the air ticket should be produced along with the relevant Report.
Members are required to record in the columns provided in their Travelling and Daily Allowances Bills the mode of payment desired by them viz., (i) whether payable to self, or (ii) creditable to their accounts with their bankers in Delhi or New Delhi or any out Station Bank named by them. If no specific instruction is given in this behalf it will be presumed that the payment is desired for self and cheque will be issued to the member accordingly.
To avoid delay in payment and inconvenience to members a branch of the State Bank of India functions in Room No 57, Parliament House (First Floor). The working hours of the branch are from 12 noon to 4 p.m. on week days and 12 noon to 2 p.m. on Saturdays. This branch is primarily intended for the encashment of cheques drawn by the Pay and Accounts Officer, Rajya Sabha/Lok Sabha in favour of members of Parliament. There is also a branch of the State Bank of India in the Parliament House Annexe.
(d) Deductions: Deductions on account of house rent, telephone charges, conveyance advance, C.G.H.S. and other government dues will be made from the Salary bills of the Members. The details of such deductions are communicated to the Members by the Pay and Accounts Officer alongwith the intimation of the despatch of the cheque. Intimation of the payment of TA/DA bills is also communicated to the Members by the Pay & Accounts Officer.

TRANSPORT FACILITIES

(1) Facilities for rail journeys.- (i) Each member is provided with one free non-transferable Identity Card cum-Railway Pass on his/her becoming a member, by this Secretariat. This pass is valid for the term of office of the member by this Secretariat. This pass entitles the member to travel free at any time by the first class air conditioned or executive class accompanied by one person in AC-II tier class by any railway in India. This card also enables the member to enter the Parliament House Annexe and the Secretariat Offices of the Government of India at New Delhi. The card should therefore be kept carefully in the personal custody of the member.
Whenever a member performs a journey by using his/her Identity Card-cum-Railway Pass, he/she is required to fill in a form called "Member's Railway Journey Form" and to hand over the same to the railway ticket collecting staff at the detraining station. For this purpose such forms are supplied free by the M.S. & A. Section of the Rajya Sabha Secretariat, bound in booklets of 25 forms each, to the members. If he/she is accompanied by a person he/she is also required to fill in a form called "Railway Journey Form' and hand over the same to the railway ticket collecting staff. The forms, bound in booklets,are also supplied free to the members by the Rajya Sabha Secretariat.
(ii) Each Member is also provided with one free non-transferable first class air conditioned or executive class railway pass for the spouse, if any, of the member to travel in any train from the usual place of residence of the member to Delhi/New Delhi and back, once during every session and twice in budget session of Parliament subject to the condition that total number of each such journey either to Delhi or back shall not exceed eight in a year. The Spouse can perform above said journeys by air also. A Member having no spouse is entitled to accompany with any person in lieu of Spouse in any train in first class AC or Executive class from any place in India to any other place in India in addition to the facility already available to him/her in respect of one companion in AC-II tier.
Whenever the spouse of a member performs a journey by using the first class air conditioned or executive class railway pass provided by the Secretariat, the member is required to fill in a form called "Spouse's Railway Journey Form" and to hand over the same to the railway ticket collecting staff at the detraining station.
For this purpose such forms (Form No.RSMSA6) are supplied free, bound in booklets of 8 forms each to the members.
(iii) The loss of the Identity Card-cum-Railway pass or the Spouse's Railway Pass should be immediately reported to the Chairman, Rajya Sabha, and to the nearest Police Station. If the member makes an application to the Chairman explaining the circumstances under which the loss occurred, and the Chairman is satisfied, a duplicate Identity Card-cum-Railway pass or Spouse's Railway Pass will be issued to the member. The member will also furnish two passport size photographs when applying for a duplicate pass.
(iv) If an Identity Card-cum-Railway Pass or Spouse's Railway Pass issued to a member gets spoiled or worn out by constant use, it can be replaced.
(v) If a Member resigns his seat in the Rajya Sabha or otherwise ceases to be a member of the House, the passes together with Members Railway Journey Forms and Spouse's Railway Journey Forms etc. should be surrendered immediately to the Secretary-General of the Rajya Sabha for cancellation.

(2) Railway fare admissible to a member for Journeys undertaken by him before he is provided with a free railway pass or after he/she surrenders it.-Until a member is provided with a free railway pass, he/she is entitled to an amount equal to one first class air conditioned or executive class for any journey performed by him/her in India by rail for the purpose of attending a session of the House.
Similarly, a member, who on ceasing to be a member surrenders his pass, is entitled to an amount equal to one first class air conditioned or executive class fare for any return journey performed by him by rail from such place where the session or the meeting is held to his usual place of residence.
This will not, however, disentitle a member to any travelling allowances to which he is otherwise entitled.

(3) Issue of Exchange Orders for Air Journey.-For Air-Journeys admissible under M.S. & A. Act. 1954, Members can obtain tickets from the Indian Airlines on credit basis on presentation of an Exchange Order issued by the Rajya Sabha Secretariat. The cost of such journeys will be subsequently adjusted against their T.A. claims. Members desirous of availing of this facility may apply in advance in the prescribed form (Form No.RSMSA7) available in the Notice Office/M.S. & A. Section of the Secretariat.

MEDICAL REIMBURSEMENT FACILITIES

Members of Parliament during their term of office are entitled to get the reimbursement of medical expenses incurred by them on the treatment of self/family members as admissible under the Central Services (Medical Attendant) Rules, 1944 to Class I Officers. For this, a Member has to tender the claim in the prescribed form (Form No.RSMSA1) available in M.S. & A. Section. The Claim supported with the cash memos receipts, should be duly countersigned by the authorized Medical Attendant and submitted in M.S. & A. Section Such claims are processed under CS (MA) rules and paid by M.S. & A. Section. In certain cases approval from concerned C.G.H.S./Ministry of Health & Family Welfare is also obtained if required.
A Member desirous of availing medical treatment abroad for himself or for a Member of his family has to approach the Standing Committee of the Ministry of Health & Family Welfare constituted for this purposes for obtaining necessary approval. The Standing Committee, after having satisfied that the ailment or treatment can be treated only outside India issues a certificate to this Secretariat for taking further necessary action in the matter. On receipt of such certificate, sanction of the competent authority is obtained and conveyed to concerned authorities abroad for necessary action.

ADVANCE FOR PURCHASE OF CONVEYANCE

Under Section 8B of the Act, Member is entitled to a repayable advance for the purchase of a conveyance. The maximum amount which may be advanced to a member will not exceed Rs. 1,00,000/- or the actual price of the conveyance whichever is less. The amount of advance, together with interest thereon, will be recovered from the salary bill of the member in not more than 60 equal monthly instalments which shall not extend beyond the tenure of his/her membership.

51 Other Amenities

ACCOMMODATION :-

On being elected to Rajya Sabha, Members are provided transit accommodation in State Bhawans/Lodhi Hotel till they are allotted regular accommodation by House Committee, Rajya Sabha.
Members may apply for regular residential accommodation from Rajya Sabha Pool in the form (Form No.RSMA1) available in M.A. Section and Notice Office, addressed to Chairman, House Committee. On receipt of applications from the Members, they are put up to Chairman, House Committee who in turn allots accommodation to them subject to availability keeping in view the guidelines on the subject. House Committee at its meeting held on 22.5.2001 has adopted the following guidelines for allotment of bungalows to Members :-

S.No Status of the MemberEntitlement
1. Former Union Cabinet Minister/Former Chief Minister of State Type -VII/VIII
2. Members who have completed one full term (6 years) in Rajya Sabha or a total of  5 years in Lok Sabha Type -VII
3. Nominated Members and floor leaders of National parties in Rajya Sabha, recognized by the Election Commission Type -VI

  (i) Members are entitled to rent free residential accommodation  in the form of flat/hostel accommodation. If a member is allotted housing accommodation in the form of a bungalow at his request by the House Committee, Rajya Sabha,  he shall pay normal licence fee if he is entitled to such accommodation .

(ii) Members of the Rajya Sabha can retain residential accommodation  for a maximum period of one month after retirement/resignation etc. as per the terms of allotment.

(iii) In the case of death of a member, however, the members of his/her family can retain the accommodation  on the same terms as were applicable to the member immediately before his/her death, for a maximum period of two months after which the allotment is deemed to have been cancelled.

(iv) The following are the localities where residential accommodation  belonging to Rajya Sabha Pool is available for allotment to members of the Rajya Sabha.

(a) Bungalows

Ferozeshah Road, Windsor Place, Dr. Rajinder Prasad Road, Canning lane, Gurudwara Rakabganj Road, Pandit Pant marg, Dr. Bishambhar Das marg, Mahadev Road, Ashoka Road, Humayun road, Janpath, Shahjahan Road, Lodhi Estate, H.C. Mathur Lane, Safdarjung Lane, Pandara Park, Pandara Road, Mathura Road,¬† Teen Murti Lane, Teen Murti marg, Talkatora road, Purana Quila road, Krishna Menon Marg, K.Kamraj Lane (Duplex Road), Willingdon Crescent, Tughlak Crescent, Tughlak Lane, Safdarjung road, Copernicus Lane.(Total number of bungalows of Rajya Sabha Pool ‚Äď 84).

(b) Flats

North Avenue, South Avenue, Meena Bagh,¬† Baba Kharak Singh Marg, Dr. Bishambar Das¬† Marg. (Total number of flats ‚Äď 143).

(c) Hostel Accommodation

Suites in Western Court and Vithalbhai Patel House

In Vithalbhai Patel House and Western Court Hostel, a normal residential unit comprises one double and one single suite or three single suites.  The following CPWD Enquiry

Offices are concerned with the general maintenance and upkeep of the members’ residences:

S.No Service CenterLocation
(a) C.P.W.D. Service Centre, North Avenue Near Flat No. 89
(b) C.P.W.D. Service Centre, South Avenue Near  Flat No. 161
(c) C.P.W.D. Service Centre, Ferozeshah Road Near Bungalow No. 5
(d) C.P.W.D. Service Centre, V.P. House Wing no. 1 (opposite Constitution Club), Ground Floor
(e) Reception Office of the Western Court Hostel Located in the same premises
(f) C.P.W.D. Service Centre, Sunehari Bagh

Note:  A Liaison Officer also sits outside Room No. 66, Parliament House between 10.00 a.m. to 6.00 p.m. to register complaints/requests and to watch the expeditious disposal of the complaints/requests received there.

Servant Quarters and Motor Garages -  Servant quarters and motor garages in respective residential localities are also allotted to Members subject to availability.  Members have to apply for allotment on the prescribed application forms available in the Notice Office or the Members’ Amenities Section.

Supply of Electricity and Water: (i)   The light, power and water connections for bungalows/flats can be obtained from the New Delhi Municipal Committee on deposit of security money which varies according to the loads sanctioned for different premises. No security deposit is necessary in the case of Vithalbhai Patel House where sub-meters have been provided by Government.  Charges on account of electricity/water consumption in excess of the permissible limit of free consumption in Vithalbhai Patel House are  recovered by the Directorate of Estates  separately on the basis of actual consumption.  The exact amount to be deposited by a member may be ascertained direct from the Liaison Officer, N.D.M.C. (Tel. No. 3034314),  Room No. 314, Parliament House Annexe, New Delhi.

(ii)        Payments on account of N.D.M.C. dues including security deposits can be made in Room No. 314, Parliament House Annexe.  If any difficulty is felt in the matter of connection/restoration of electricity/water/power connection in their bungalows/flats, members are advised to contact N.D.M.C. on telephone No. 3034314.

Under the Housing and Telephone Facilities (Members of Parliament) Amendment Rules, 1998, every Member in respect of any  accommodation allotted to him, is  entitled,

without payment of charges to the supply of a maximum of 25,000 units electricity (12,500 units measured on light metre and 12,500 units measured on power metre) and 2000 kilo-liters of water per annum beginning 1st January every year.

GUEST ACCOMMODATION:  Members are allotted accommodation for their  guests on payment  of rent in advance normally in the Western Court Hostel where messing is compulsory and other facilities are also available.  Guest accommodation  is also allotted in V.P. House, North and South Avenues and Meena Bagh under very exceptional circumstances. The House Committee is aware that a good number of guests do come to Members particularly during Parliament Session. The Committee faces difficulty in allotting guest accommodation  as the accommodation in the Rajya Sabha Pool is limited. The Committee also finds it difficult to allot accommodation  when Members send their requests at short notice and sometimes on telephone.

The Joint Committee of Chairmen, House Committees of both the Houses of Parliament at its meetings held from time to time considered the question of guest accommodation in the Western Court Hostel and decided as under:-

1. In his request the M.P. will specifically write the name of the guest(s) with full particulars and specific  period for which  the accommodation is required.  The Receptionist, Western Court Hostel will make entries in this regard in the Register before the suite is actually provided to the guest(s) of the Member,  the signature of the guest(s) may also be obtained in the Register.  Allotment of guest accommodation  would be deemed to have been cancelled automatically if it is not occupied within 24 hours from the date of allotment.  The Superintendent, Western Court Hostel will not entertain any application for guest accommodation  directly from M.Ps.

2. The Hostel accommodation, if allotted will be retained for a maximum period of one week, unless extension is obtained in writing from the Chairman, House Committee, Rajya Sabha or the officer of the House Committee. The extension would not be allowed beyond one week.

3.  Unless extension is granted by the Chairman, House Committee, Rajya Sabha, the allotment of accommodation , if made, will stand cancelled automatically and the recoveries on account of rent etc. will be made from the Member through his salary/T.A./D.A. bills in case the payment of rent etc. is not made at the Hostel Counter.

4.¬† (i)¬†¬†¬†¬†¬†¬†¬†¬† The normal rate for ‚Äď

Single non-AC suite  is  Rs.75/-  per day

Renovated AC single suite is Rs. 700/- per day

Double non-AC suite is Rs. 125/- per day

Renovated AC double suite is Rs. 800/- per day.

This would be applicable for a stay of 7 days.

(ii). Beyond 7 days upto a further period of 7 days rent may be charged at double the above rates.

(iii). For any overstay, penal rent may be fixed at 4 (four) times of the normal rates quoted above at (i)

5. The Rajya Sabha Secretariat will make the allotment of the suites with specific number alongwith the names of the guest(s) who will be required to give an undertaking to the effect that he will vacate the suite after the period of allotment is over.

6. The amount of rent and messing for the period of allotment will be deposited in advance with the Cashier, Western Court Hostel before accommodation is provided.

7.  The member will be responsible for payment of all other charges, e.g.messing charges etc.

8.  On failure to pay advance rent, the allotment would stand cancelled  and the dues in respect  thereof would be recovered from the sponsoring Member of Rajya Sabha through his salary bill etc.

9.  The Member will have no objection to the outstanding dues if any, in respect of his guest(s) being recovered by the Rajya Sabha Secretariat from his salary/T.A./D.A. bills etc.

10. The Member will be personally responsible for vacation of the accommodation  by the guest(s)  at the expiry of the period of allotment.

11. The Superintendent, Western Court Hostel is competent to evict the guest(s) of the Member physically from the accommodation occupied by him on completion of the allotment period.

12. Till vacant possession is given to the Receptionist of the Western Court Hostel, the Member will be personally responsible for the loss or damage done during this de facto or de jure occupation  of the accommodation. Failure to handover the vacant possession in time will render the member liable to compensate for the loss or damage to Government

13. A guest, already sponsored by a Member of Rajya Sabha  and staying in the Western Court Hostel, will not be allowed to stay as guest of another Member.

14. Due care will be taken to see that no such avoidable action as may disturb the peace of the neighbour is taken.

15. The sanitary condition in and around the residence will be maintained according to the approved standard of health authorities.

16. Breakfast, and one meal should be compulsory for the guests of MPs.  They should be charged for it irrespective of the fact whether they take them or not.  In case more than two guests stay in a suite messing charges should be paid by all the guests in advance alongwith the usual rent for the suite from the guests as soon as they check in.

Canteens:-  There are canteens both in the North and South Avenues  adjoining to the C.P.W.D.  Service Centres where Indian style food is served.  Catering arrangements also exist in the Western Court Hostel.

Clubs and Common Halls:     Common Halls have been provided  for relaxation and recreation of members in North and South Avenues near Services Centres above the M.P.s Canteens.  There is also  the Constitution Club in the Vithalbhai Patel House for the benefit of members.  All members are entitled to become members of this club on payment of the prescribed subscription.

Telephone Facilities:- From the date a member’s election/nomination to the Rajya Sabha is notified in the Official Gazette, he becomes entitled to two free telephones, one at his residence in Delhi/New Delhi and the other at his usual place of residence or at a place selected by him, being a place situated within the State which he represents or within the State in which he resides.  The installation charges, monthly rental and local calls charges to the extent of 1,00,000 local calls per year for both of these telephones are borne by Government.  Members are also entitled to the provision of an additional cord not exceeding ten metres in length or a plug and socket facility free of charge, to their telephones so provided.

(i) The local calls on the two telephones are pooled together in the following manner for the purpose of determining members’ liability in this regard:-

(a) where the metering facility is available on both the telephones, charges for 1,00,000 calls made from the two telephones are borne by Government.

(b) where metering facility is not available for the telephone installed outside Delhi, charges for 50,000 local calls made from the telephone installed in Delhi are borne by Government

(c) where no telephone is installed for a member outside Delhi, charges for 1,00,000 local calls made from the telephone installed in Delhi are borne by the Government.

(d) Excess telephone calls made over and above the pooled total of 1,00,000 free calls per annum in respect of the two telephones may be adjusted against the 1,00,000 free local calls allowed on the two telephones for the next year.

 (e) A third telephone connection for internet connectivity purposes have been provided to the members of their Delhi/usual places of residences of Members and no member shall be liable to make any payment in respect of the first fifty thousand local calls from the telephone during a year.

(ii) For the installation of telephones, members should apply on the prescribed form (Form No.RSMA2) available in the Notice Office or the Members’ Amenities Section.

Medical Facilities :- (i) Under the Central Government Health Scheme as extended to Members of  Parliament, the following dispensaries are functioning in New Delhi to cater to the medical needs of members and their families:-


S.No Location of dispensariesMember’s residential localities
allocated
(a) North Avenue North Avenue and bungalows near about that area
(b) South Avenue South Avenue and bungalows near about that area
(c) Constitution House, Kasturba Gandhi Marg(Curzon Road Barracks) Bungalows near about Kasturba Gandhi Marg, South of Ferozeshah Road etc.
(d) Telegraph Lane Bungalows on Windor Place, Janpath, Windsor Place to Connaught Place, Ferozeshah Road, and Western Court Hostel etc.
(e) Dr. Zakir Hussain Marg Purana Quila Road,¬† Mathura Road, (both sides) extending upto Railway Line to Humayun Tomb, Follow Katcha Road upto its junction with Mathura Road (both sides) to its crossing with Mathura Road ‚Äď Cornwallis Road, Pandara Road upto Princess Place, Hexagon turning right upto Purna Quila Road.

Note:- Allocation of dispensary for those members who reside outside the areas covered above is determined on the basis of their residential addresses.
Besides, an Ayurvedic Dispensary and a Homoeopathic Dispensary under the C.G.H.S. also function in Flat No. 119-121, North Avenue and Kali Bari DIZ Area, respectively, where members can avail of medical facilities.
(ii) Under the Central Government Health Scheme, only a member and his `Family’ which includes wife or husband, as the case may be, children or step-children and parents who are dependent on, and residing with the member, are entitled to the benefits under the Scheme. No other member of the family is entitled to the benefits under the Scheme.
(iii) The medical facilities are admissible to Members of Parliament as such upto a month after one ceases to be a member.
(iv) With a view to determining the entitlement of a person to avail of the benefits under the C.G.H.S., separate laminated individual plastic cards indicating the particulars of persons entitled to the benefits, are issued. For this purpose, members are requested to fill in the index card and proforma which may be obtained from the Notice Office, or the Members’ Amenities Section. Till such time as the index cards are filled in and the C.G.H.S. laminated plastic cards issued, members can avail of the medical facilities on the authority of their Identity Card-cum-Railway Passes.
(v ) In case where members and/or members of their families fall ill at places outside Delhi/New Delhi expenditure on approved items of treatment, medicines and no hospitalization, in recognized institutions and on the advice of the local Authorised Medical Attendants, has to be borne by the members in the first instance and is subsequently reimbursed by the Government to the extent admissible under the rule.

Medical Centre and First Aid Posts:- (i) First Aid Post in Parliament House:- A First Aid Post functions in the Lobby of the Central Hall, Parliament House throughout the year to attend on any emergency case arising within the precincts of Parliament House. During the Session period, from Mondays to Fridays, it functions from 10.00 a.m. to 5.00 p.m. or till the rising of the House whichever is later. During the non-session period, from Mondays to Fridays, the Working Hours are from 10.00 a.m. to 5.00 p.m. On all Saturdays (except 2nd Saturdays) it functions from 10.00 a.m. to 1.00 p.m.

(ii) Medical Centres in Parliament House Annexe:- For the Convenience of the Members of Parliament, a Medical Centre has been set up in the Parliament House Annexe. The facilities available at the Centre are as follows:-

1. Complete medical check up and its follow up.
2. Laboratory investigations for blood, urine, stool, sputum, etc.
3. Bio-chemical tests like blood-sugar, blood-urea, serum cholestrol, etc.
4. ECG examination
5. X-Ray/Ultrasound investigation
6. Physio-Therapy Unit
7. First-Aid treatment
The Centre also looks after emergency cases before transporting them to the Hospital by ambulance which is stationed at the Parliament House Annexe. The Centre functions from 10.00 a.m. to 5.00 p.m. on all working days. On Saturdays (except 2nd Saturdays) it functions from 10.00 a.m. to 1.00 p.m.
The services of a Surgeon, Dermatologist, Gynecologist, Eye Specialist, ENT Specialist, Dental Surgeon and Orthopadeic Surgeon etc. are also available here on some specific days.

(iii) First Aid Post in Vithalbhai Patel House:- A First Aid Post also functions from 10.00 a.m. to 2.00 p.m. and 3.00 p.m. to 5.00 p.m. on all working days in Room No. 12, Vithalbhai Patel House.

Railway Booking and Reservation Office:- A combined Railway Booking and Reservation Office functions from 10.00 a.m. to 5.00 p.m. on all week days (except Sundays and Holidays) in Room No. 131, 3rd Floor, Parliament House and near the Reception Office, Parliament House. Reservations for Members and their spouses are made from the Parliament House Reservation Office, and for their guests/friends/attendants from the Reservation Office near the Reception Office outside Parliament House.

Booking of Air Passages:- An Air Booking and Reservation Office of the Indian Airlines functions in Room No. 131A, 3rd Floor, Parliament House throughout the year for the convenience of members. The working hours of this office are from 10.00 a.m. to 5.15 p.m. on all working days with a lunch break from 1.30 p.m. to 2.00 p.m.
Arrangements also exist for booking of air passages from Delhi, with the Department of Civil Aviation, New Delhi, out of priority quota whenever seats under the commercial quota with the Indian Airlines are fully booked. For this purpose, members are required to fill in the prescribed form available in the Notice Office/Lobby Office.

State Bank of India:-A Branch Office of the State Bank of India functions throughout the year in Room No 57, First Floor, Parliament House. On all working days, it functions from 10.00 a.m. to 4.00 p.m. daily except on Saturdays when it works upto 1.00 p.m. only.
A Branch of State Bank of India also functions throughout the year on the Gorund Floor in the Parliament House Annexe. On all working days it functions from 10.00 a.m. to 2.00 p.m. and from 2.30 p.m. to 4.00 p.m. except on Saturdays when it is open upto 12 noon only. It provides, services likes Current, Savings Banks Accounts, Term Deposits, Drafts, Mail transfers, Travellers Cheques, acceptance of income-tax and other direct taxes, investment plans etc. Lockers are also available here for the Members.

Post Office:- A Post Office on Ground Floor of the Parliament House near lift No. 5 functions throughout the year on all working days. This Office functions from 10.00 a.m. to 5.45 p.m. but services like savings bank, registration of letters and parcels, sale of tamps etc. are available only upto certain fixed hours which are notified by the Post Office from time to time. A Post Office also functions in the Parliament House Annexe.

Bus Transport Facilities:- During Session and non-session periods, arrangements for running eight A/c Telco buses between Parliament House, Parliament House Annexe and Members’ residential localities are made for the convenience of the Members of Parliament on payment of Rs.5/- per trip.

Issue of Food Ration Cards to Members:- For the convenience of Members, Food and Supplies Sub-Office (Delhi Administration) functions at the Reception Office to issue food Ration Cards and Food Permits to Members for their guests.

Filing of Tax Returns:- During session periods an Income-tax Cell is set up by the Ministry of Finance (Department of Revenue), in Room No. 513 in Parliament House Annexe to assist members in filing their tax returns and other connected forms.

Catering Arrangements in Parliament House:- There is a Refreshment Room for members (Room No.s 70 and 73, First Floor) in Parliament House run by the Northern Railway Catering Department where members can have their meals, luncheon, refreshment etc., at approved rates, Besides,
there are (i) a Coffee Board Buffet,
(ii) a Tea Board Buffet, and
(iii) a Tea and Coffee Buffet run by the Northern Railway Catering Department, in the passages connecting Central Hall with the Lok Sabha Chamber, Library Hall and Rajya Sabha Chamber, respectively, where only light refreshments are available. A branch of the Canteen also functions on the Ground Floor in the Parliament House Annexe and the Reception Office, Parliament House.

Members‚Äô Refreshment Room:-¬†A cabin in the Library Corridor, Ground Floor called ‚ÄúMembers Refreshment Room‚ÄĚ is reserved during Session period for the use of members getting their lunch from their Hostels/Residences.

Milk Stall and Milk Bar:- The Delhi Milk Scheme is running a Milk Stall each in Parliament House and Parliament House Annexe where milk and milk products of the Delhi Milk Scheme are on sale.

Computers:-Computer equipment is made available to Members of Rajya Sabha to assist them in discharging their functions/duties. Efforts in computerization of services to Members have resulted in members receiving day’s agenda,notices, mail and relevant information pertaining to the session on their computers.

The computer and related equipment (Desktop computer, Deskjet printer and UPS) is supplied to the Member on receipt of a request signed by the Member in the requisite form, which can be obtained from Computer Cell (room no. 213, PHA) or Notice Office, Parliament House. This computer equipment is made available to a Member during his/her term of the Rajya Sabha and the equipment is to be returned by the Member on ceasing to be a Member of Rajya Sabha. Alternatively a retiring Member may purchase the machine at depreciated cost at the time of retirement. In case of re-election of the Member, he is entitled to a new machine in case no computer equipment is outstanding against his name from the previous term. In case a Member wishes to purchase the computer equipment supplied to him at depreciated cost at the time of his ceasing to be a Member of Rajya Sabha the following are applicable.

(i) The depreciated cost is calculated by depreciating the hardware @ 60% per year on written down value i.e. the depreciated price becomes 40% of the original price during the first year, 16% during the second year and 6.4% during the third year; and
(ii) No Member is permitted to purchase the computer equipment before his term of office of Rajya Sabha expires.

A sitting Member can request for upgradation of the computer provided to him, after two years of supply. Only one new computer is issued to a Member during his complete term as a Member of Rajya Sabha. Members who wish to take the computer equipment supplied to them to their constituencies may do so at their own risk and no service is provided by the vendor at that place.

Internet and e-mail facility is also provided to Members by National Informatics Centre (NIC) free of charge. For availing this facility a form is required to be filled up by the Member mentioning the place where this facility is required and the desired username for e-mail facility. The forms are available with Computer Cell (room no. 213, Parliament House Annexe) or can be downloaded from the Rajya Sabha Website (http://rajyasabha.nic.in). In the event of retirement, resignation or death of a Member, NIC will discontinue the e-mail/Internet facility.
The computer equipment supplied to the Member is insured by the Secretariat as soon as it is procured. The annual premium for the first three years is paid by the Secretariat. From the 4th year onwards, the annual premium is to be paid by the individual Members. Also all computer stationery and other consumable are to be procured and paid for by the Member. The Member is responsible for loss or damage to the Computer equipment other than those indemnifiable under insurance policy and the damages so assessed or in case of non-return of the computer, its accessories and software to the Secretariat, the cost is recovered as arrears of land revenue.
Various training programmes for the Members are organized by the Secretariat in collaboration with the Ministry of Information Technology and the NIC to familiarize the Members with the computers and software provided to them from time to time.
Members can approach the following units in Rajya Sabha Secretariat for the purpose of lodging complaints relating to computer equipment/Internet/E-mail

Location E-mail/Telephone no.Work Jurisdiction
 Computer Cell(213, PHA) image3034246 (i)  Registration of

complaints relating to computer

 equipment/Internet/E-mail

(ii) Supply of computer equipment
Computer Centre(64-G, P.H) image
image3034829,3034399
 Internet/E-mail account creation
Complaint Cell(36-A, PH) image3034067 Attending to Internet/E-mail complaints of Members residences

Computer engineers from NIC (for complaints relating to Internet/E-mail) and from vendors (for machines/printers and UPS) remain available in Rajya Sabha Secretariat from 10.00 AM to 6.00 PM for the purpose of attending complaints.

For benefit of Members a CD-ROM Library has also been created .The list of CD-ROMs, which are at present   available can be had from the Computer Cell (Room no. 213, Parliament House Annexe).  Members can fill in requisition for titles in the requisition form available with Computer Cell, Parliament House Annexe (room no. 213) and Notice Office. The CD-ROMs are issued by Computer Cell for a period of seven days and are to be returned there after use. 

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