RULE 3:


The Council shall contribute annually to the Fund such amount of the/ net proceeds of the duty received during the financial year under section 6-of the Act as may be in excess of Rs. 14 lakhs : Provided that the annual contribution-

(a) need not be greater than the amount necessary to bring the accumulate balance in the Fund up to Rs. 20 lakhs ;

(b) shall not exceed Rs. 21/2lakhs except on the recommendation of the Committee.

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