Section 14   [ View Judgements ]

Amendment of section 18


In section 18 of the principal Act, after sub-section (4), the following sub-sections shall be inserted, namely:-



"(5) The Central Government shall cause the accounts and the audit report received by it under sub-section (4) to be laid, as soon as may be after they are received, before each House of Parliament.



(6) The State Government shall cause the accounts and the audit report received by it under sub-section (4) to be laid, as soon as may be after they are received, before the State Legislature.".

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