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Cantonments Act, 1924


113.Sanction:-

(1) Every contract-

(a) for which budget provision does not exist, or

(b) which involves a value or amount exceeding {Subs.by Act 2 of 1954, s.14, for " one hundred rupees".} [two hundred rupees],

shall require the sanction of the {Subs.by Act 24 of 1936, s.69, for " Cantonment Authority ".} [Board].

(2) Every contract other than a contract such as is referred to in sub-section (1) shall be sanctioned by the {Subs, by Act 24 of 1936, s.69, for " Cantonment Authority ".} [Board] or by the Executive Officer on behalf of the {Subs, by Act 24 of 1936, s.69, for " Cantonment Authority ".} [Board].



Cantonments Act, 1924 Back




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