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127. Sanction.

(1) Every contract

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

(b) which involves a value or amount exceeding rupees fifty thousand shall require the sanction of the Board.

(2) Every contract other than a contract such as is referred to in sub-section (1) shall be sanctioned by the Chief Executive Officer on behalf of the Board.



Cantonments Act, 2006 Back




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