Section 2   [ View Judgements ]

Establishment of the Contingency Fund of India


There shall be established a Contingency Fund in the nature of an impress entitled the Contingency Fund of India, into which shall be paid from and out of the Consolidated Fund of India a sum of [1] [fifty crores of rupees.]



[2] ["PROVIDED that during the period beginning on the 28th day of July, 1999 and ending on the 31st day of March, 2000, this section shall have effect subject to the modification that for the words "fifty crores of rupees", the words "five hundred and fifty crores of rupees" shall be substituted.]



FOOTNOTES:

1. Substituted by Act 81 of 1976 , with effect from 26.08.1976.

2. Substituted by the Contingency Fund Of India (Amendment) Act, 1999 ( Act 29 of 1999 ) with effect from 17.11.1999. Prior to substitution the proviso read as under:



"PROVIDED that during the period beginning on the 26th day of December, 1997 and ending on the 23rd day of January, 1998, this section shall have effect subject to the modification that for the words 'fifty crores of rupees', the words 'fourteen thousand seven hundred crores of rupees' shall be substituted:



PROVIDED FURTHER that during the period beginning on the 24th day of January, 1998 and ending on the 31st day of March, 1998, this section shall have effect subject to the modification that for the words 'fifty crores of rupees', the words 'thirty-two thousand four hundred and ninety crores of rupees' shall be substituted.



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