SCHEME 13: FUNCTIONS OF THE COMMISSIONER AND OTHER OFFICERS, ETC., APPOINTED UNDER SEC. 6 OF THE ACT


(1) The Commissioner shall be in charge of supervising the work relating to receipt registration, processing and settlement of claims filed under this Scheme and all other matters connected with the administration of the said Scheme.



(2) Where an appeal has not been filed against the order of the Deputy Commissioner passed under sub-paragraph (3) or sub-paragraph (4) of Paragraph 5, the Additional Commissioner may call for the record of any claim filed under Paragraph 4. If the Additional Commissioner after examination of record considers it necessary or expedient so to do, he may, revise, for reasons to be recorded in writing, the order passed by the Deputy Commissioner: Provided that where the order in revision is likely to be prejudicial to the interest of the claimant, no such order shall be passed in revision unless the claimant has been given a reasonable opportunity of showing cause against the proposed order. The provisions of this sub-paragraph shall also apply to the orders of the Deputy Commissioner passed under Paragraph 11 of this Scheme for which appeal is contemplated in sub-paragraph (5) thereof.



(3) The Commissioner may, suo-moto, call for the record of any claim filed under this Scheme and if he considers it necessary or expedient so to do, revise, for reasons to be recorded in writing, the order passed thereon: Provided that where the order in revision is likely to be prejudicial to the interest of the claimant, no such order shall be passed in revision unless the claimant has been given a reasonable opportunity of showing cause against the proposed order.



(4) All officers appointed under Sec. 6 of the Act shall work under the supervision of the Commissioner and assist him in carrying out the day-to-day administration of the Scheme and the provisions of the Act.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon