Section 19A   [ View Judgements ]

1 Standing Finance Committees


(1) There shall be constituted from among the members of the Commission in the prescribed manner, a Standing Finance Committee in respect of each of the [2] [three funds] referred to in section 18.



(2) The Standing Finance Committee shall exercise such of the powers of the Commission under section 19 as are delegated to it by the Commission.

FOOTNOTES:

1. Sections 19A, 19B inserted by the Khadi and Village Industries (Amdt.) Act, 1961 (32 of 1961), Section 11 (28-8-1961).

2. Substituted for the words "two funds", by the Khadi and Village Industries (Amdt.) Act, 1987 (12 of 1987), Section 12 (1-4-88).



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