for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 8   [ View Judgements ]

Application of Fund


The fund shall be utilised by the State Government for improvement and development of infrastructure, implementation of production programmes, promotion of education, health, sanitation and employment in rural areas, backward areas and mining areas, for which, the State Government shall take appropriate measures by drawing up suitable infrastructure I development programmes :



Provided that not less than ten per centum of the fund shall be utilized in the mining area.

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