RULE 15: ADMINISTRATION OF EMPLOYMENT GUARANTEE FUND


(1) The Fund shall be held and administered on behalf of the State Government by the Secretary to Government in the Planning Department and in his absence by such other Secretary to Government as the State Government may designate in that behalf.

(2) No sums from the Fund shall be paid or applied, except for the purposes which are approved by the Secretary to Government, Planning Department, or by any officer authorised by him in this behalf.

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