for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




CANTONMENT ACCOUNT CODE, 1924


Section
Section Title
  INTRODUCTION
  RULE 1: SHORT TITLE
  RULE 2: DEFINITIONS
  RULE 3: EFFECT OF CLOSED HOLIDAYS
  RULE 4: CREDIT OF MONEY RECEIVED
  RULE 4A: ELIMINATION OF PIES
  RULE 4B:
  RULE 5: NO UNAUTHORIZED FUND TO BE MAINTAINED
  RULE 6: SEPARATION OF REVENUE AND ACCOUNT BRANCHES
  RULE 7: PRESCRIBED REGISTERS AND FORMS TO BE OBSERVED
  RULE 8: MAINTENANCE OF REGISTERS
  RULE 9: CORRECTIONS IN REGISTERS
  RULE 10: AUDIT OF ACCOUNTS
  RULE 11: OBJECTION STATEMENTS
  RULE 12: AUDIT NOTE
  RULE 13: CONSIDERATION OF AUDIT NOTE
  RULE 14: INQUIRY INTO LOSSES
  RULE 14A: IRRECOVERABLE ITEMS OF REVENUE
  RULE 14B: REMISSION OF RENT FOR LAND, ETC
  RULE 14C: INFRUCTUOUS EXPENDITURE
  RULE 15: ISSUE OF DUPLICATE RECEIPTS AND VOUCHERS
  RULE 16: SUBMISSION OF BUDGET ESTIMATE
  RULE 17: PREPARATION OF BUDGET ESTIMATE
  RULE 17A: DETAILS TO BE SUBMITTED OF CERTAIN PROPOSALS
  RULE 18: SANCTION OF BUDGET ESTIMATE
  RULE 19: PAYMENTS FROM CANTONMENT FUND
  RULE 20: RE-APPROPRIATIONS
  RULE 21: SANCTION FOR REAPPROPRIATION
  RULE 22: PAYMENT OF MONEY DUE
  RULE 23: RECEIPTS TO BE ENTERED IN CASH BOOK
  RULE 24: RECEIPTS
  RULE 25: REMITTANCE BY CANTONMENT OFFICIAL
  RULE 25A: ACCOUNTS OF WATER TAXES, ETC
  RULE 25B:
  RULE 26: DAILY REMITTANCE TO TREASURY
  RULE 27: REMITTANCE TO TREASURY BY CANTONMENT OFFICIAL
  RULE 28: PASS BOOK
  RULE 29: METHOD OF PAYMENT
  RULE 30: PAYMENT OF BILLS
  RULE 31: CHEQUE BOOKS
  RULE 32: ISSUE OF CHEQUES
  RULE 33: CURRENCY OF CHEQUES
  RULE 34: CANCELLATION OF CHEQUES
  RULE 35: LOSS OF CHEQUES
  RULE 36 CASH BOOK
  RULE 37: CLASSIFIED ABSTRACT
  RULE 38: OF MAKING TRANSFER ENTRIES
  RULE 39: FORM OF TRANSFER ENTRY
  RULE 40: ANNUAL ACCOUNT
  RULE 41: CONSOLIDATED ANNUAL STATEMENT
  RULE 42: MISCELLANEOUS ADVANCES
  RULE 43: SCRUTINY OF BILLS
  RULE 44: SCALE REGISTER
  RULE 45: PROPOSALS FOR REVISION OF ESTABLISHMENT
  RULE 46: PROPOSITION STATEMENT
  RULE 47: SANCTION FOR REVISION OF ESTABLISHMENT
  RULE 48: PAY BILLS
  RULE 49: PRODUCTION OF LAST PAY CERTIFICATE BY OFFICIAL TRANSFERRED TO THE CANTONMENT BOARD
  RULE 50: SEPARATE CHEQUE FOR THE AMOUNT PAYABLE TO THE PROVIDENT FUND
  RULE 51: DISTRIBUTION OF PAY
  RULE 52: ACQUITTANCE ROLL
  RULE 53: SUBSCRIPTIONS TO PROVIDENT FUND
  RULE 54:
  RULE 55: DEAD ACCOUNTS
  RULE 56: REGISTER OF ADVANCES
  RULE 57: CONTINGENT CHARGES
  RULE 58: HOLDER OF A PERMANENT ADVANCE
  RULE 59: ACKNOWLEDGEMENT OF A PERMANENT ADVANCE
  RULE 60: PERMANENT ADVANCE ACCOUNT
  RULE 61: RECOUPMENT OF PERMANENT ADVANCE
  RULE 61A:
  RULE 62: APPLICATION OF RULES
  RULE 63: REGISTER OF WORKS
  RULE 64: MEASUREMENT BOOK
  RULE 65: CONTRACTORS' BILLS
  RULE 66: COMPLETION REPORT
  RULE 67: STORES ESTIMATE
  RULE 68: CONSIDERATION OF ESTIMATE
  RULE 69: SUPPLEMENTARY ESTIMATE
  RULE 70: REGISTER OF IMMOVEABLE PROPERTY
  RULE 71: REGISTER OF MOVEABLE PROPERTY
  RULE 72: STOCK BOOKS
  RULE 73: CHECKING OF BOOKS WITH STOCK BOOKS AND REGISTERS BEFORE PAYMENT
  RULE 74: LIGHTING SCALE
  RULE 75: VERIFICATION OF PROPERTY
  RULE 76: REGISTER OF LOANS
  RULE 77: REGISTER OF INVESTMENTS
  RULE 78: REGISTER OF DEPOSITS
  RULE 79: ANNUAL VERIFICATION OF SECURITIES
  RULE 80: STATEMENT OF DUES REALIZED BY COURTS
  RULE 81: STAMP ACCOUNT
  RULE 81A: REGISTER OF FEES FOR MOTOR MOTOR--VEHICLE PARKING LICENCES
  RULE 82: FILING OF VOUCHERS
  RULE 83: INDENTS FOR FORMS
  RULE 84: STOCKS OF FORMS
  RULE 85: CUSTODY OF VALUABLES
  RULE 86: MINIMUM BALANCE
  RULE 87: REPEAL



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