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Contingency Fund of India Act, 1950


2. Establishment of the Contingency Fund of India.

There shall be  established a  Contingency Fund  in the  nature of an imprest entitled  the Contingency  Fund of  India, into which shall be paid from and out  of the Consolidated Fund of India a sum of 2*[fifty crores of rupees]:  3*["Provided that  during the period beginning on the 22nd day of  October, 1979  and ending on the 31st day of March, 1980, this section  shall have  effect subject  to the  modification that  for  the  words  "fifty crores  of rupees",  the words "one hundred and fifty crores of  rupees"] 4*****   3. Custody of the Contingency Fund and withdrawals there from.



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