SCHEME 10: CLAIMS AND RELIEF FUND


(1) There shall be created and maintained by the Central Government a Fund to be called the Claims and Relief Fund.

(2) The Fund shall include the amounts received in satisfaction of claims and any other amounts made available to the Commissioner as donation or for relief purposes.

(3) The amounts in the Fund shall be applied by the Commissioner for the following purposes, namely:

(a) disbursal of amounts in settlement of claims registered with the Deputy Commissioner;

(b) disbursal of amounts as relief (including interim relief to the person affected by the Bhopal gas leak disaster, and

(c) appointment of part of the Fund for disbursal of amounts in settlement of claims arising in future for disbursal of amounts to the Government of Madhya Pradesh for the social and economic rehabilitation of the persons affected by the Bhopal gas leak disaster.

(4) Separate accounts shall be maintained for receipt and disbursal of amounts in settlement of claims and for relief purposes.

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