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Cost and Works Accountants Act, 1959


131. Finances and Accounts of the regional council

(1) No regional council shall borrow money without the prior approval of the Central Council.

(2) In addition to any grants-in-aid that the Central Council may make to it, a Regional Council may raise on a voluntary basis such additional subscriptions in respect of particular activities from the participating members as it may consider justified.



Cost and Works Accountants Act, 1959 Back




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