RULE 18: CONVERSION OF AN ADVANCE INTO A FINAL WITHDRAWAL


A subscriber who has already drawn or may draw in future an advance under Rule 15 for any of the purposes specified in sub-clauses (a), (b) and (c) of clause (B) of sub-rule (1) of Rule 17 may convert by written request addressed to the sanctioning authority the balance outstanding against it into a final withdrawal on his satisfying the conditions laid down in clause (B) of sub- rule (1) of Rule 17.



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