RULE 10: REALISATION OF SUBSCRIPTION


(1) Before emoluments of the subscribers to the fund are disbursed by any disbursing officer under the Authority, recovery of subscription on account of these emoluments and of installments of the principal and interest on advances, if any, shall be made from the emoluments and paid into a Government treasury to the credit of Government.

(2) When emoluments are drawn from any other source, the subscriber shall forward his dues monthly to the Accounts Officer who maintains his accounts.



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