RULE 12:POWERS OF COLLECTOR TO DISTRICT VILLAGE PANCHAYATS TO TAKE UP WORKS FROM THE VILLAGE EMPLOYMENT FUND


When it is not expedient to provide employment to a person asking for employment on any work taken up under the Scheme, the Collector of the district may direct a Village Panchayat to take up works permissible under the Maharashtra Village Employment Fund Rules, 1974, from the Village Employment Fund. It shall be binding on the Village Panchayat to abide by the directive of the Collector provided there is balance in the Village Employment Fund. It shall also be binding on the Village Panchayat to absorb such of the persons as are directed by the Samiti Officer.



#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon