Sugar Development Fund (Amendment) Rules, 2018

The Central Government has vide G.S.R. 885(E) notified on 17-09-2018 the Sugar Development Fund (Amendment) Rules, 2018 to amend the Sugar Development Fund Rules, 1983.

The following are the amendments:-

In the Sugar Development Fund Rules, 1983 (hereinafter referred to as the said rules), in Chapter XV, for the Chapter heading, the following Chapter heading shall be substituted, namely:-

Restructuring of loans”.

In the said rules, in Rule 26, the following marginal heading shall be inserted, namely:-

Restructuring of loans of potentially viable sick sugar undertaking”.

In the said rules, after Rule 26, the following rule shall be inserted, namely:-

26A. Restructuring of loans affected by natural calamities.– Where, on occurrence of any natural calamity in a State, the Government of that State has declared such calamity in the Official Gazette of the State, the Central Government may, on the request from that State Government, grant moratorium for such period, as it deems fit, for repayment of loan, extend the period for repayment of loan and accordingly restructure the repayment of the loan granted in accordance with these rules”.

Ministry of Consumer Affairs, Food and Public Distribution

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