RULE 11:Every licensee to furnish return of accounts kept under section


Every licensee in the case of lotteries other than lotteries referred to in sub-rule (2) shall submit to the Licensing Officer a statement of account within seven days of the drawing of the lottery.

(2) Every licensee in the case of a lottery contained in a newspaper or publication printed and published outside the State shall within fifteen days of the close of each calendar month submit, to the Licensing Officer a return in Form F of the total sum received by him from this State during the month and other particulars in respect, of every such lottery.

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