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

Employees' State Insurance (Central) Rules, 1950

19. Powers and duties of the [Financial Commissioner]

The powers and duties of the 11[Financial Commissioner] shall subject to the control of the Director-General be-

(i) to maintain the accounts of the Corporation and to arrange for the compilation of accounts by the collection of returns from the centre and regions;

(ii) to prepare the budget of the Corporation;

(iii) to arrange for internal audit of the accounts of the centers and regions and of the receipt and payments thereat;

(iv) to make recommendations for the investment of the funds of the Corporation; and

(v) to undertake such other duties and to exercise such other powers as may, from time to time, be entrusted or delegated to him.





Employees'   State Insurance (Central) Rules, 1950 Back






Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys