NATIONAL RURAL EMPLOYMENT GUARANTEE ACT, 2005


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 GUARANTEE OF RURAL EMPLOYMENT TO POOR HOUSEHOLDS View Judgements
  4 EMPLOYMENT GUARANTEE SCHEMES FOR RURAL AREAS View Judgements
  5 CONDITIONS FOR PROVIDING GUARANTEED EMPLOYMENT. View Judgements
  6 WAGE RATE View Judgements
  7 PAYMENT OF UNEMPLOYMENT ALLOWANCE View Judgements
  8 NON-DISBURSEMENT OF UNEMPLOYMENT ALLOWANCE IN CERTAIN CIRCUMSTAN¬¨CES View Judgements
  9 DISENTITLEMENT TO RECEIVE UNEMPLOYMENT ALLOWANCE IN CERTAIN CIRCUMSTANCES View Judgements
  10 CENTRAL EMPLOYMENT GUARANTEE COUNCIL View Judgements
  11 FUNCTIONS AND DUTIES OF CENTRAL COUNCIL View Judgements
  12 STATE EMPLOYMENT GUARANTEE COUNCIL View Judgements
  13 PRINCIPAL AUTHORITIES FOR PLANNING AND IMPLEMENTATION OF SCHEMES View Judgements
  14 DISTRICT PROGRAMME COORDINATOR View Judgements
  15 PROGRAMME OFFICER View Judgements
  16 RESPONSIBILITIES OF THE GRAM PANCHAYATS View Judgements
  17 SOCIAL AUDIT OF WORK BY GRAM SABHA View Judgements
  18 . Responsibilities of State Government in implementing Scheme. View Judgements
  19 GRIEVANCE REDRESSAL MECHANISM View Judgements
  20 NATIONAL EMPLOYMENT GUARANTEE FUND View Judgements
  21 STATE EMPLOYMENT GUARANTEE FUND View Judgements
  22 FUNDING PATTERN View Judgements
  23 TRANSPARENCY AND ACCOUNTABILITY View Judgements
  24 AUDIT OF ACCOUNTS View Judgements
  25 PENALTY FOR NON-COMPLIANCE View Judgements
  26 POWER TO DELEGATE View Judgements
  27 POWER OF CENTRAL GOVERNMENT TO GIVE DIRECTIONS View Judgements
  28 ACT TO HAVE OVERRIDING EFFECT View Judgements
  29 POWER TO AMEND SCHEDULES View Judgements
  30 PROTECTION OF ACTION TAKEN IN GOOD View Judgements
  31 POWER OF CENTRAL GOVERNMENT TO MAKE RULES View Judgements
  32 POWER OF STATE GOVERNMENT TO MAKE RULES View Judgements
  33 LAYING OF RULES AND SCHEMES View Judgements
  34 POWER TO REMOVE DIFFICULTIES View Judgements
  SCHEDULE I
  SCHEDULE II



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