Section 15   [ View Judgements ]

PAYMENT BY THE CENTRAL GOVERNMENT TO THE COMMISSIONER


(1) The Central Governmet shall, within thirty days from the specified date, pay, in cash, to the Commissioner, for payment to the Company-

(a) an amount equal to the amount specified in section 8-, and

(b) an amount equal to the amount payable to the Company under section 9-.

(2) A deposit account shall be. opened by the Central Government in favour of the Commissioner in the Public Account of India and every amount paid under this Act to the Commissioner shall be deposited by him to the credit of the said deposit account and the said deposit account shall be operated by the Commissioner.

(3) The interest accruing on the amount standing to the credit of the deposit account referred to in sub-section (2) shall enure to the benefit of the Company.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon



LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box