RULE 5: MANNER OF INVITING APPLICATIONS FROM BUYERS FOR REFUND


The Central Government shall, having regard to the areas in which levy sugar was sold by the producers, advertise in such newspapers or through such State Governments as may be considered necessary or both, the full details of the amounts of excess realisations credited to the Fund including:-

(i) Name of producer,

(ii) Amount of excess realisation credited to the Fund,

(iii) Amount of interest on excess realisation credited to the Fund,

(iv) Period to which the excess realisation relates, and invite applications for refund from the buyers of levy sugar to which such excess realisations pertain, for refund of the excess realisations.

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