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The Central Road Fund Act, 2000

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title and commencement

2

Definitions

Chapter II

Central Road Fund

3

Levy and collection of cess

4

Crediting of cess to Consolidated Fund of India

5

Grants and loans by the Central Government

6

Establishment of Central Road Fund

7

Utilisation of the Fund

8

Accounts and audit

Chapter III

Management of Central Road Fund

9

Powers of Central Government to administer the Fund

10

Functions of the Central Government

11

Administration of States' share of the Fund

12

Power to make rules

13

Rules made under this Act to be laid before Parliament

14

Provisions relating to existing Central road Fund

15

Repeal and saving

THE CENTRAL ROAD FUND ACT, 2000 ACT NO. 54 OF 2000 [27th December, 2000.] An Act to give statutory status to the existing Central Road Fund governed by the Resolution of Parliament passed in 1988, for development and maintenance of national highways and improvement of safety at railway crossings, and for these purposes to levy and collect by way of cess, a duty of excise and duty of customs on motor spirit commonly known as petrol, high speed diesel oil and for other matters connected therewith. BE it enacted by Parliament in the Fifty-first Year of the Republic of India as follows:-



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