Section 11   [ View Judgements ]

Financial Regulations


A. Funds of the Trust:



The following shall be the various sources of funds for miming the affairs of the Foundation in conformity with the rules and regulations of the trust, namely:-



(a) The income generated from levying tourist entry fees and other charges for the services generated out of the Tiger Reserve;



(b) Contribution from other sources in terms of specific projects from national as well as international agencies as permitted by law;



(c) Grant-in-aids, donation or assistance of any kind from any individuals or organisations including foreign Governments and other external agencies as permitted by law; and



(d) Any other activity as permitted by law and in conformity with the rules of the trust.



B. Accounts and Audit:



(a) The Foundation shall maintain proper accounts and prepare annual accounts comprising of the receipts and payments, statement of liabilities, etc., in such form as may be determined;



(b) The accounts of the Foundation shall be audited annually by the qualified Chartered Accountant, empanelled by the Comptroller Auditor-General of India, approved by the Governing Body;



(c) The audited accounts shall be discussed and approved by the Governing Body in its annual meeting held for the purpose; and



(d) The accounts of the Foundation shall be subjected to the general provisions and directives of the Comptroller and Auditor-General of India.

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