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National Commission for Backward Classes Act, 1993


 

12. Grants by the Central Government.

  1. The  Central  Government  shall,  after  due  appropriation made by Parliament by  law  in  this  behalf,  pay to the Commission by way of grants such sums of money  as  the  Central  Government  may think fit for  being  utilised  for  the  purposes of this Act.

  2. The Commission may spend such sums as it thinks fit for performing the functions under this Act, and such sums shall be treated as   expenditure payable out of the grants referred to in sub-section (1).



National Commission for Backward Classes Act, 1993 Back




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