RULE 14:UTILISATION OF EMPLOYMENT GUARANTEE FUND


(1) The Fund shall be expended for the purpose 1[of implementing the scheme, which shall include the administrative charges, payment of unemployment allowance under the Act] and the expenditure to be incurred on ex-gratia payments to the workers, who sustain injuries as a result of any accident while engaged on the works under the Scheme or to the members of the families of the workers who die as a result of any such accident.

(2) The expenditure for the purpose of implementing the Scheme (including the administrative charges), which are initially debited to the Consolidated Fund shall be transferred to the Fund by corresponding deduct entry thereunder.

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