RULE 17C: REAPPROPRIATION


The Director-General shall have powers within the scope of the budgetted activities and purposes in reappropriate sums from one head of account to another: Provided that funds shall not be reappropriated-

(i) to meet the expenditure on any new item of work not contemplated in the budget;

(ii) to meet the expenditure on any Project involving construction which has not received

administrative approval and technical sanction from the competent authorities;

(iii) to meet the expenditure on any Project involving construction, in excess of 10 per cent. of the approved estimates;

(iv) from the provision made for any specified new item of expenditure in the budget for any other purpose;

(v) from funds provided under Plan heads to the Non-Plan heads of expenditure and from Capital to Revenue and vice versa', and

(vi) from or to head of account "Overseas travel" expenditure.

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