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Tamil Nadu Commission for Protection of Child Rights Rules, 2012

12. Annual Report.-

(1) The Commission shall prepare and publish an annual report for the period from 1st April to 31st March of every year for submission to the State Government.

(2) The Commission shall also prepare special reports on specific issues as and when necessary under the direction of the Chairperson and submit to the State Government.

(3) The State Government shall cause the annual report and the special reports of the Commission to be laid before the State Assembly.

(4) The annual report shall include information on administrative and financial matters, complaints investigated/ inquired into; action taken on cases; details of research; reviews; education and promotion efforts; consultations; details and specific recommendations of the Commission on any matter, besides any other matter that the Commission may consider warranting inclusion in the report.

(5) In case the Commission considers that there could be a time lag for the preparation of the annual report, it may prepare and submit a special report to the State Government.

(6) The estimated receipt and expenditure shall be accompanied by the revised budget estimates for the relevant financial year.

(7) The forms in which the budget shall be prepared and forwarded to the State Government shall be as provided in forms I, II, III and IV of Schedule I.

(8) The budget shall, as far as may be, based on the account heads specified in Schedule II.





Tamil Nadu Commission for Protection of Child Rights Rules, 2012 Back






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