w w w . L a w y e r S e r v i c e s . i n

Section 6

Utilisation of the Telecommunication Consumers Education and Protection Fund


(1) All expenditure of the Telecommunication Consumers Education and Protection Fund shall be met out of the incomes referred to in clause (b) of sub-regulation (2) of regulation 5.



(2) The amount available by way of income referred to in clause (b) of sub-regulation (2) of regulation 5, shall be utilised on the recommendation of the committee after obtaining the approval of the Authority, on the expenditure for the following purposes only, namely:-



(a) to undertake programmes to educate the consumers of the Telecommunication services about various measures taken by the Central Government or the Authority for protecting the interests of consumers of telecommunication services;



(b) to conduct studies and market research projects, either directly or through specialized agencies or institutions on matters relating to protection of the interests of consumers of telecommunication services;



(c) to organize seminars, symposia and workshops on the subject of consumer welfare and consumer education in the field of telecommunication:



Provided that the expenditure during the initial eighteen months beginning from the date of commencement of these regulations may be incurred out of the amount referred to in clause (a) of sub-regulation (2) of regulation 5 for the purposes specified in this sub-regulation and in accordance with the provisions of these regulations:



Provided further that the expenditure referred to in the first proviso shall in no case exceed five per cent. of the amount referred to in clause (a) of sub-regulation (2) of regulation 5 or rupees fifty lakh, whichever is less.



Provided also that no such expenditure shall be incurred out of the amount referred to in clause (a) of sub-regulation (2) of regulation 5 after the expiry of the period of eighteen months referred to in the first proviso.



(3) The accounts referred to in sub-regulation (4) of regulation 5 shall be operated, jointly by the presiding member and the member referred to in clause (e) of regulation 8.