AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

The Micro, Small and Medium Enterprises Development Act, 2006


14. Administration and utilisation of Fund or Funds.-

1.     The Central Government shall have the power to administer the Fund or Funds in such manner as may be prescribed.

2.     The Fund or Funds shall be utilised exclusively for the measures specified in sub-section (1) of section 9.

3.     The Central Government shall be responsible for the coordination and ensuring timely utilisation and release of sums in accordance with such criteria as may be prescribed.



The Micro, Small and Medium Enterprises Development Act, 2006 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys