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The Science and Engineering Research Board Act, 2008


10. Fund for Science and Engineering Research.

1.     There shall be constituted a Fund to be called the Fund for Science and Engineering Research and there shall be credited to the Fund-

a.     any grants and loans made to the Board by the Central Government under section 9;

b.    all sums received by the Board including donations from any other source;

c.     recoveries made of the amounts granted from the Fund; and

d.    any income from investment of the amount of the Fund.

2.     The Fund shall be applied for meeting-

a.     expenses on the object and for the purposes authorised by this Act;

b.    salaries, allowances and other expenses of the members, officers and other employees of the Board;

c.     remunerations of the consultants and visiting scientists; and

d.    expenses of the Board in the discharge of its functions under this Act.



The Science and Engineering Research Board Act, 2008 Back




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