RULE 5:Fees for grant of licences


A fee shall be charged for every licence as follows

(i) Rs. 10 for! every entertainment, lottery

(ii) (a) Rs. 10 for every private lottery promoted by a society having not more than 500 members and restricted to its members

(b) Rs. 25 for every other private lottery.



such fee shall be paid by every, applicant into Government, Treasury or a Sub-Treasury or into the Reserve, Bank of India on Government account or paid in cash Or sent by money order to the Licensing Officer

Provided that if no license is granted to the applicant, the fee paid shall be refunded,

(2) No application for the grant of a licence shall be entertained unless the amount of the licence fee is so paid or sent.

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