BANKING REGULATION ACT, 1949


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 APPLICATION OF OTHER LAWS NOT BARRED View Judgements
  3 ACT TO APPLY TO CO CO--OPERATIVE SOCIETIES IN CERTAIN CASES View Judgements
  4 POWER TO SUSPEND OPERATION OF ACT View Judgements
  5 INTERPRETATION View Judgements
  5A ACT TO OVERRIDE MEMORANDUM, ARTICLES, ETC View Judgements
  6 FORMS OF BUSINESS IN WHICH BANKING COMPANIES MAY ENGAGE View Judgements
  7 USE OF WORDS "BANK", "BANKER", "BANKING" OR "BANKING COMPANY." View Judgements
  8 PROHIBITION OF TRADING View Judgements
  9 DISPOSAL OF NON-BANKING ASSETS View Judgements
  10 PROHIBITION OL EMPLOY MENT OF EMPLOYMENT AGCETS AND RESTRICTIONS ON CERTAIN FORMS OF EMPLOYMENT View Judgements
  10A BOARD OF DIRECTORS TO INCLUDE PERSONS WITH PROFESSIONAL OR OTHER EXPERIENCE View Judgements
  10B BANKING COMPANY TO BE MANAGED BY WHOLE –TIME CHAIRMAN View Judgements
  10BB POWER OF RESERVE BANK TO APPOINT View Judgements
  10C CHAIRMAN AND CERTAIN DIRECTORS NOT TO BE REQUIRED TO HOLD QUALIFICATION SHARES View Judgements
  10D PROVISIONS OF SECTIONS 10A AND 10B TO OVERRIDE ALL OTHER LAWS, CONTRACTS, ETC View Judgements
  11 REQUIREMENT AS TO MINIMUM PAID --UP CAPITAL AND RESERVES View Judgements
  12 REGULATION OF PAID --UP CAPITAL, SUBSCRIBED CAPITAL AND AUTHORISED CAPITAL AND VOTING RIGHTS OF SHAREHOLDERS View Judgements
  12A ELECTION OF NEW DIRECTORS View Judgements
  13 RESTRICTION ON COMMISSION, BROKERAGE, DISCOUNT, ETC., ON SALE OF SHARES View Judgements
  14 PROHIBITION OF CHARGE ON UNPAID CAPITAL View Judgements
  14A PROHIBITION OF FLOATING CHARGE ON ASSETS View Judgements
  15 RESTRICTIONS AS TO PAYMENT OF DIVIDEND View Judgements
  16 PROHIBITION OF COMMON DIRECTORS View Judgements
  17 RESERVE FUND View Judgements
  18 CASH RESERVE View Judgements
  19 RESTRICTION ON NATURE OF SUBSIDIARY COMPANIES View Judgements
  20 RESTRICTIONS ON LOANS AND ADVANCES View Judgements
  20A RESTRICTIONS ON POWER TO REMIT DEBTS View Judgements
  21 POWER OF RESERVE BANK TO CONTROL ADVANCES BY BANKING COMPANIES View Judgements
  21A RATES OF INTEREST CHARGED BY BANKING COMPANIES NOT TO BE SUBJECT (TO SCRUTINY BY COURTS View Judgements
  22 LICENSING OF BANKING COMPANY View Judgements
  23 RESTRICTIONS ON OPENING OF NEW. AND TRANSFER OF EXISTING, PLACES OF BUSINESS View Judgements
  24 MAINTENANCE OF A PERCENTAGE OF ASSETS View Judgements
  25 ASSETS IN INDIA View Judgements
  26 RETURN OF UNCLAIMED DEPOSITS View Judgements
  27 MONTHLY RETURNS 114 [POWER TO CALL FOR OTHER RETARNS AND INFORMATION View Judgements
  28 POWER TO PUBLISH INFORMATION View Judgements
  29 ACCOUNTS AND BALANCE SHEET View Judgements
  30 AUDIT View Judgements
  31 SUBMISSION OF RETURNS View Judgements
  32 COPIES OF BALANCE SHEETS AND ACCOUNTS TO BE SENT TO REGISTRAR View Judgements
  33 DISPLAY OF AUDITED BALANCE SHEET BY COMPANIES INCORPORATED OUTSIDE INDIA View Judgements
  34 ACCOUNTING PROVISIONS OF THIS ACT NOT RETROSPECTIVE View Judgements
  34A PRODUCTION OF DOCUMENTS OF CONFIDENTIAL NATURE View Judgements
  35 INSPECTION View Judgements
  35A POWER OF THE RESERVE BANK TO GIVE DIRECTIONS View Judgements
  35B AMENDMENT OF PROVISIONS RELATING TO APPOINTMENTS OF MANAGING DIRECTORS, ETC., TO BE SUBJECT TO PREVIOUS APPROVAL OF THE RESERVE BANK View Judgements
  36 FURTHER POWERS AND FUNCTIONS OF RESERVE BANK View Judgements
  36A CERTAIN PROVISIONS OF THE ACT NOT TO APPLY TO CERTAIN BANKING COMPANIES View Judgements
  36AA POWER OF RESERVE BANK TO REMOVE MANAGERIAL AND OTHER PERSONS FROM OFFICE View Judgements
  36AB POWER OF RESERVE BANK TO APPOINT AFDDITIONAL DIRECTORS View Judgements
  36AC PART IIA TO OVERRIDE OTHER LAWS View Judgements
  36AD PUNISHMENT FOR CERTAIN ACTIVITIES IN RELATION TO BANKING COMPANIES View Judgements
  36AE POWER OF CENTRAL GOVERNMENT TO ACQUIRE UNDERTAKINGS OF BANKING COMPANIES IN CERTAIN CASES View Judgements
  36AF POWER OF THE CENTRAL GOVERNMENT TO MAKE SCHEME View Judgements
  36AG COMPENSATION TO BE GIVEN TO SHAREHOLDERS OF THE ACQUIRED BANK View Judgements
  36AH CONSTITUTION OF THE TRIBUNAL View Judgements
  36AI TRIBUNAL TO HAVE POWERS OF A CIVIL COURT View Judgements
  36AJ PROCEDURE OF THE TRIBUNAL View Judgements
  36B SUSPENSION OF BUSINESS AND WINDING UP OF BANKING COMPANIES View Judgements
  37 HIGH COURT DEFINED View Judgements
  38 WINDING UP BY HIGH COURT View Judgements
  38A COURT LIQUIDATOR View Judgements
  39 RESERVE BANK TO BE OFFICIAL LIQUIDATOR View Judgements
  39A APPLICATION OF COMPANIES ACT TO LIQUIDATORS View Judgements
  40 STAY OF PROCEEDINGS View Judgements
  41 PRELIMINARY REPORT BY OFFICIAL LIQUIDATOR View Judgements
  41A NOTICE TO PREFERENTIAL CLAIMANTS AND SECURED AND UNSECURED CREDITORS View Judgements
  42 POWER TO DISPENSE WITH MEETING OF CREDITORS, ETC View Judgements
  43 BOOKED DEPOSITORS' CREDITS TO BE DEEMED PROVED View Judgements
  43A PREFERENTIAL PAYMENTS TO DEPOSITORS View Judgements
  44 POWERS OF HIGH COURT IN VOLUNTARY WINDING UP View Judgements
  44A PROCEDURE FOR AMALGAMATION OF BANKING COMPANIES View Judgements
  44B RESTRICTION ON COMPROMISE OR ARRANGEMENT BETWEEN BANKING COMPANY AND CREDITORS View Judgements
  45 POWER OF RESERVE BANK TO APPLY TO CENTRAL View Judgements
  45A PART III A TO OVERRIDE OTHER LAWS View Judgements
  45B POWER OF HIGH COURT TO DECIDE ALL CLAIMS IN RESPECT OF BANKING COMPANIES View Judgements
  45C TRANSFER OF PENDING PROCEEDINGS View Judgements
  45D SETTLEMENT OF LIST OF DEBTORS View Judgements
  45E SPECIAL PROVISIONS TO MAKE CALLS ON CONTRIBUTORIES View Judgements
  45F DOCUMENTS OF BANKING TO BE EVIDENCE View Judgements
  45G PUBLIC EXAMINATION OF DIRECTORS AND AUDITORS View Judgements
  45H SPECIAL PROVISIONS FOR ASSESSING DAMAGES AGAINST DELINQUENT DIRECTORS, ETC View Judgements
  45I DUTY OF DIRECTORS AND OFFICERS OF BANKING COMPANY TO ASSIST IN THE REALISATION OF PROPERTY View Judgements
  45J SPECIAL PROVISIONS FOR PUNISHING OFFENCES IN RELATION TO BANKING COMPANIES BEING WOUND UP View Judgements
  45K POWER OF HIGH COURT TO ENFORCE SCHEME OF ARRANGEMENTS ETC View Judgements
  45L PUBLIC EXAMINATION OF DIRECTORS AND AUDITORS, ETC., IN RESPECT OF A BANKING COMPANY UNDER SCHEMES OF ARRANGEMENT View Judgements
  45M SPECIAL PROVISIONS FOR BANKING COMPANIES WORKING UNDER SCHEMES OF ARRANGEMENT AT THE COMMENCEMENT OF THE AMENDMENT ACT View Judgements
  45N APPEALS View Judgements
  45O SPECIAL PERIOD OF LIMITATION View Judgements
  45P RESERVE BANK TO TENDER ADVICE IN WINDING UP PROCEEDINGS View Judgements
  45Q POWER TO INSPECT View Judgements
  45R POWER TO CALL FOR RETURNS AND INFORMATION View Judgements
  45S CHIEF PRESIDENCY MAGISTRATE AND DISTRICT MAGISTRATE TO ASSIST OFFICIAL LIQUIDATOR IN TAKING CHARGE OF PROPERTY OF BANKING COMPANY BEING WOUND UP View Judgements
  45T ENFORCEMENT OF ORDERS AND DECISIONS OF HIGH COURT View Judgements
  45U POWER OF HIGH COURT TO MAKE RULES View Judgements
  45V REFERENCES TO DIRECTORS, ETC., SHALL BE CONSTRUED AS INCLUDING REFERENCES TO PAST DIRECTORS, ETC View Judgements
  45W PART II NOT TO APPLY TO BANKING COMPANIES BEING WOUND UP View Judgements
  45X VALIDATION OF CERTAIN PROCEEDINGS View Judgements
  45Y POWER OF CENTRAL GOVERNMENT TO MAKE RULES FOR THE PRESERVATION OF RECORDS View Judgements
  45Z RETURN OF PAID INSTRUMENTS TO CUSTOMERS View Judgements
  45ZA NOMINATION FOR PAYMENT OF DEPOSITORS' MONEY View Judgements
  45ZB NOTICE OF CLAIMS OF OTHER PERSONS REGARDING DEPOSITS NOT RECEIVABLE View Judgements
  45ZC NOMINATION FOR RETURN OF ARTICLES KEPT IN SAFE CUSTODY WITH A BANKING COMPANY View Judgements
  45ZD NOTICE OF CLAIMS OF OTHER PERSONS REGARDING ARTICLES NOT RECEIVABLE View Judgements
  45ZE RELEASE OF CONTENTS OF SAFETY LOCKERS View Judgements
  45ZF NOTICE OF CLAIMS OF OTHER PERSONS REGARDING SAFETY LOCKERS NOT RECEIVABLE View Judgements



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