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Technology Development Board Act, 1995


13.  Accounts and audit.

  1. The Board shall maintain proper accounts and other relevant records and prepare an annual statement of accounts in such form as may, be prescribed by the Central Government in consultation with the Comptroller and Auditor-General of India.

  2. The  Comptroller and Auditor-General of India or any,  other  person  appointed  by  him  in connection with  the  auditing  of  the  accounts  of the Board under this Act shall have the same  rights  and  privileges  and  the authority in connection with such  audit  as  the  Comptroller  and Auditor-General of India has in connection  with  the  auditing of the Government accounts and, in particular, shall have the  right to demand the production of books, accounts, connected  vouchers  and  other documents and papers and to inspect any of the  offices  of  the Board under this Act.

  3. The   accounts  of  the  Board  shall  be  audited  by   the Comptroller and Auditor-General of India annually and any  expenditure incurred  in connection with such audit shall be payable by the  Board to the Comptroller and 'Auditor-General of India.

  4. The Board shall furnish to the Central Government before such date as may be prescribed its audited copy of accounts together with auditor's report.



Technology Development Board Act, 1995 Back




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