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15. Payment to Institute.-

The Central Government may, after due appropriation made by Parliament by law in this behalf, pay to the Institute in each financial year such sums of money and in such manner as may be considered necessary by that Government for the exercise of its powers and discharge of its functions under this Act.



Sree BChitra BTirunal BInstitute Bfor BMedical BSciences Band BTechnology, BTrivandrum BAct, B1980 Back




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