RULE 18: ANNUAL REPORT


(1) The Bureau shall prepare its annual report and forward it to the Central Government within nine months of the end of the year for being laid before each House of Parliament.

(2) The annual report shall give a full account of the activites of the Bureau during the previous year and shall include the audited accounts of the year and the report of the Comptroller and Auditor-General of India thereon. The Bureau shall forward copies of the annual report to the Central Government and that Government shall cause the same to be laid before each House of Parliament.

(3) The annual report shall be prepared in the form given in Form II or as nearer thereto as the circumstances admit.

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