RULE 7:


(1) If in any year the net proceeds of the duty received under section 6-of the Act fall short of Rs. 14 lakhs, the Council may, on the recommendation of the Committee and with the approval of the Governing Body, draw upon the fund to make good the deficiency.

(2) Save as provided in sub-rule (1), no money shall be withdrawn from the fund without the previous approval of the Central Government.

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