Section 7   [ View Judgements ]

Amendment of section 10, Act LXI of 1948


In section 10 of the principal Act, after sub-section (6), the following sub-section shall be inserted, namely :-



"(7) The proceeds of the duties of excise paid to the Board shall first be credited to the Consolidated Fund of India and the Central Government may, thereafter, from time to time, pay to the Board from and out of such proceeds such sums of money as it may think fit."

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