Section 13   [ View Judgements ]

Constitution of Coconut Development Fund


(1) There shall be formed a Fund to be called the Coconut Development Fund and there shall be credited thereto-



(a) 1



(b) any grants or loans granted by the Central Government for the purposes of this Act;



(c) any grants or loans that may be made by any person for the purposes of this Act including loans under section 14;



(d) any grants or donations from State Governments, voluntary organisations or other institutions:



Provided that no such grant, loan or donation shall be credited to the Fund except with the prior approval of the Central Government.



(2) The Fund shall be applied-



(a) for meeting the cost of the measures referred to in section 10;



(b) for meeting the salaries, allowances and other remuneration of the members, officers and other employees, as the case may be, of the Board;



(c) for meeting the other administrative expenses of the Board and any other expenses authorised by or under this Act;



(d) for repayment of any loans.

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