Section 6   [ View Judgements ]

PROCEDURE FOR FINANCIAL ASSISTANCE FROM FUND


(1) Any person having Reconnaissance Permit or Prospecting License, or Mining Lease or Letter of Intent thereof, desirous of getting financial assistance from the Fund for his project shall apply, in the prescribed manner, to the Director, or as the case may be, to the Managing Director.

(2) The Director, or as the case may be, to the Managing Director shall, after scrutinizing the application, decide the eligibility of such person or company for financial assistance out of the Fund, as per the general guidelines prescribed.

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