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87. General account of port.-

All moneys received by or on behalf of a Board under the provisions of this Act, and all moneys received by it as the Conservator of the port and of the port approaches or as the body appointed under sub-section (1) of section 36 of the Indian Ports Act 2*** shall be credited to a fund called the general account of the port.



Major Port Trusts Act, 1963 Back




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