Section 4   [ View Judgments ]

Procedure for depositing the excess amount collected by service providers from the subscribers in the Consumers Education and Protection Fund


(1) Any amount required to be transferred, under these regulations, by the service providers to the credit of the Telecommunication Consumers Education and Protection Fund shall be remitted into the branches of the Corporation Bank designated for the purpose by the said bank, within a period of thirty days of such amount becoming due to be credited to the Fund.



(2) The amount, referred to in sub-regulation (1), shall be tendered by the service providers in the designated branches of the Corporation Bank along with challan in triplicate mentioning therein the head as "Telecommunication Consumer Education and Protection Fund", and the Corporation Bank shall return two copies duly stamped to the service providers as token of having received the amount referred to in sub- regulation (1).



(3) The service provider shall,-



(a) fill in the full description and the nature of the amount tendered and its Head of Account in the challan referred to in sub-regulation (2);



(b) file with the Authority one copy of the challan referred to in sub-regulation (2) evidencing deposit of the amount to the Telecommunication Consumers Education and Protection Fund.

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