Section 9   [ View Judgements ]

POWERS OF CENTRAL GOVERNMENT TO ADMINISTER THE FUND


(1) The Central Government shall have the power to administer the Fund and shall-

(a) take such decisions regarding investment on projects of national highways and expressways as it considers necessary;

(b) take such measures as may be necessary to raise funds for the development and maintenance of the national highways;

(c) allocate and disburse such sums as are considered necessary, to the concerned departments responsible for the development and maintenance of-

(i) national highways;

(ii) rural roads;

(iii) State roads; and

(iv) construction of roads either under or over the railways by means of a bridge and erect suitable safety works at unmanned rail –road level crossings.

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