Deposit Insurance and Credit Guarantee Corporation Act, 1961


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definition View Judgements
  3 Establishment And Incorporation Of Deposit Insurance Corporation View Judgements
  4 Capital Of Corporation View Judgements
  5 Management Of Corporation View Judgements
  6 Board Of Directors View Judgements
  7 Meetings Of Board View Judgements
  8 Committees Of Corporation View Judgements
  9 Fees And Allowances Of Directors View Judgements
  10 Registration Of Existing Banking Companies View Judgements
  11 Registration Of New Banking Companies View Judgements
  11-A Registration Of Regional Rural Banks View Judgements
  12 Registration Of Defunct Banking Companies View Judgements
  13 Cancellation Of Registration View Judgements
  13-A Registration Of Co-Operative Banks View Judgements
  13-B Registration Of Defunct Co-Operative Banks View Judgements
  13-C Cancellation Of Registration Of Co-Operative Banks View Judgements
  13-D Circumstances In Which Reserve Bank May Require Winding Up Of Co-Operative Banks View Judgements
  14 Intimation Of Registration View Judgements
  15 Premium View Judgements
  15-A Cancellation Of Registration Of An Insured Bank For Non-Payment Of Premium View Judgements
  16 Liability Of Corporation In Respect Of Insured Deposits View Judgements
  17 Manner Of Payment By Corporation In Case Of Winding Up Of Insured Banks View Judgements
  18 Manner Of Payment By Corporation In Case Of Scheme Of Compromise Or Arrangement Or Of Reconstruction Or Amalgamation In Respect Of An Insured Bank View Judgements
  19 Discharge Of Liability Of Corporation View Judgements
  20 Provision For Unpaid Amounts View Judgements
  21 Repayment Of The Amount To Corporation View Judgements
  21-A Guaranteeing Of Credit Facilities And Indemnifying Credit Institutions View Judgements
  21-B Corporation To Act As Agent Of Central Government View Judgements
  22 Funds Of Corporation View Judgements
  23 Deposit Insurance Fund View Judgements
  23-A Credit Guarantee Fund View Judgements
  24 General Fund View Judgements
  25 Investment View Judgements
  25-A Amount In One Fund May Be Transferred To The Other Fund Or May Be Utilised For Other Purposes View Judgements
  26 Advances By Reserve Bank View Judgements
  27 Advances From General Fund To The Deposit Insurance Fund Or Credit Guarantee Fund View Judgements
  28 Preparation Of Balance-Sheet, Etc., By Corporation View Judgements
  29 Audit View Judgements
  30 Income-Tax And Super-Tax View Judgements
  31 Reserve Fund View Judgements
  32 Annual Accounts And Reports View Judgements
  33 Staff Of Corporation View Judgements
  34 Returns From Insured Banks View Judgements
  35 Corporation To Have Access To Records View Judgements
  36 Inspection Of Insured Banks By Reserve Bank View Judgements
  37 Corporation To Furnish Information To Reserve Bank View Judgements
  38 Reserve Bank To Furnish Information To Corporation View Judgements
  39 Declaration Of Fidelity And Secrecy View Judgements
  40 Indemnity Of Directors View Judgements
  41 Defects In Appointment Not In Invalidate Acts, Etc. View Judgements
  42 Protection Of Action Taken Under This Act View Judgements
  43 Companies Act, 1956 And Insurance Act, 1938 Not To Apply View Judgements
  44 Liquidation Of Corporation View Judgements
  45 Power Of Central Government To Give Directions View Judgements
  46 Dispute As To Amount Of Premium View Judgements
  47 Penalties View Judgements
  48 Offences By Companies View Judgements
  49 Cognizance And Trial Of Offences View Judgements
  50 Regulation View Judgements
  51 Repealed Amendment Of Certain Enactments View Judgements
  Schedule I
  Schedule II



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