AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 271

40. DNA Profiling Board Fund.

(1) There shall be constituted a Fund to be called the DNA Profiling Board Fund and there shall be credited -

(a) any grants and loans made to the Board under this Act;

(b) all sums received by the Board including fees or charges, or donations from such other source as may be decided upon by the Central Government;

(c) recoveries made of the amounts granted from the Fund; and

(d) any income from investment of the amount of the Fund.

(2) The Fund shall be applied by the Board for meeting,-

(a) the salaries and allowances payable to the Chairperson and Member, the administrative expenses including the salaries, allowances payable to or in respect of officers and other employees of the Board; and

(b) the expenses on objects and for the purposes authorised under this Act.



Human DNA Profiling - A Draft Bill for the Use and regulation of DNA-based Technology Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
The information provided on AdvocateKhoj.com is solely available at your request for informational purposes only and should not be interpreted as soliciting or advertisement.
Powered and driven by Neosys Inc