RULE 18: STARTING UP OF FUND FOR TECHNOLOGY DEVELOPMENT AND APPLICATION


There shall be constituted a Fund for Technology Development and Application into which credits of amounts of grants and income from investment along with other monies specified in sub- section (1) of Section 9 and Section 10 of the Act shall be accredited: Provided that any amount having been credited to the Fund is ordered or directed as payable to any claimant by orders of appellate authority or court, shall be paid from the Fund.

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