RULE 3: MANNER OF CREDITING MONEYS TO THE FUND


The excess realisation and the interest due thereon shall be credited to the Fund by means of a demand draft on the State Bank of India, New Delhi/Reserve Bank of India, New Delhi drawn in favor of the Accounts Officer and the same shall be sent to him along with the details as required in the statement in Form I, within the period prescribed in Section 3-of the Act. A copy of the statement in Form I shall also be sent to the Central Government.

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