SCHEME 3: AUTHORITIES FOR REGISTRATION OF CLAIMS


The Deputy Commissioners appointed under Sec. 6 of the Act shall be the authorities for registration of claims (including the receipt, security and proper categorisation of such claims under paragraph 5 of the Scheme) arising within the areas of their respective jurisdiction and they shall be assisted by such other officers as may be appointed by the Central Government under Sec. 6 of the Act for scrutiny and verification of the claims and other related matters.

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