RULE 21: MODE OF REDUCTION IN SUBSCRIPTION.—


(1) A subscriber who desires to substitute a subscription of payment under clause (a) of Rule 19 may reduce his subscription to the fund accordingly:

Provided that, the subscriber shall (a) intimate to the Accounts Officer on his pay bill or by letter the fact of and reason for the reduction; (b) send to the Accounts Officer, within such period as the Accounts Officer may require, receipts or certified copies of receipts in order to satisfy the accounts officer that the amount by which the subscription has been reduced was only applied for the purpose specified in clause (a) of Rule 19.

(2) A subscriber who desires to withdraw any amount under clause (b) of Rule 19 shall—

(a) intimate the reason for the withdrawal to the Account Officer by letter;

(b) make arrangements with the Accounts Officer for the withdrawal;

(c) send to the Accounts Officer within such period as the accounts officer may require receipts or certified copies of receipts in order to satisfy the Accounts Officer that the amount withdrawn was duly applied for purposes specified in clause (b) of Rule 19.

(3) The Accounts Officer shall order the recovery of any amount by which subscriptions have been reduced, or of any amount withdrawn, in respect of which he has not satisfied in the manner required by clause (b) of the proviso to sub-rule (1) and clause (c) of sub-rule (2) with interest thereon at the rate provided in Rule 14, from the emoluments of the subscriber and place it to the credit of the subscriber in the fund.

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