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Certifying Authorities Rules, 2000


12. Fee.-

(1) The application for the grant of a license shall be accompanied by a non-refundable fee of twenty-five thousand rupees payable by a bank draft or by a pay order drawn in the name of the Controller.

(2) The application submitted to the Controller for renewal of Certifying Authority’s license shall be accompanied by a non-refundable fee of five thousand rupees payable by a bank draft or by a pay order drawn in the name of the Controller.

(3) Fee or any part thereof shall not be refunded if the license is suspended or revoked during its validity period.





Certifying   Authorities Rules, 2000 Back






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