SCHEME 9: PROCESSING OF CLAIMS ACCOUNT FUND


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

(2) The Fund shall include the amount which the Central Government may, after due appropriation made by Parliament by law in that behalf, credit to the said Fund and any other amounts which may be credited to such Fund.

(3) The amount, or as the case may be, the amounts in the said Fund shall be applied by the Commissioner for meeting expenses in connection with the administration of this Scheme and of the provisions of the Act.

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