Section 16   [ View Judgements ]

Amendment of section 34A


In section 34A of the principal Act, for sub-section (3), the following sub-section shall be substituted, namely:-



"(3) For the purposes of this section, "banking company" includes the Reserve Bank, the State Bank of India and any subsidiary bank as defined in the State Bank of India (Subsidiary Banks) Act, 1959.(38 of 1959.)".

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