Section 4   [ View Judgements ]

Duties and functions of Chief Controlling Authority


Subject to any general or special order of the State Government, it shall be the duty of the Commissioner, -



(a) to implement the rehabilitation programme within the framework or the policy of the State Government relating to the rehabilitation of affected persons in his division;



(b) to co-ordinate and supervise the work of rehabilitation of affected persons in his division;



(c) to ensure speedy rehabilitation of affected persons by requiring the Collector or the project authority concerned to undertake the work of rehabilitation simultaneously with the work of the project; and to report to him periodically the progress made in the matter of rehabilitation of affected persons and by rendering to them such guidance and assistance as the circumstances of the case may require;



(d) to submit periodical reports to the State Government regarding the rehabilitation of affected persons in his division;



(e) to prepare or cause to be prepared annual budget for providing funds for carrying out the rehabilitation of affected persons in his division;



(f) to disburse the grants duly placed at his disposal for rehabilitation of affected persons, to such officers and authorities at such intervals according to their requirements as he may think fit, for carrying out the rehabilitation of affected persons;



(g) to ensure the proper utilization of grants placed at his disposal and carry out test audit;



(h) to perform such other functions as the State Government may, from time to time, by an order in writing, entrust to him.



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