Section 2   [ View Judgements ]

Definitions


In these Regulations, unless the context requires otherwise, - (a) 'Act' means the Foreign Exchange Management Act, 1999 (42 of 1999);



(b) 'authorised dealer', 'authorised bank', 'Non-resident Indian (NRI)', 'Person of Indian origin', 'Overseas Corporate Body (OCB)', 'NRE account', 'NRO account', 'NRNR account', 'NRSR account', and 'FCNR account' shall have the same meanings as assigned to them respectively in Foreign Exchange Management (Deposits) Regulations, 2000 made by Reserve Bank under clause (f) of sub-section (3) of section 6 of the Act;



(c) 'housing finance institution' and 'National Housing Bank' shall have the meaning assigned to them in the National Housing Bank Act, 1987 (53 of 1987);



(d) 'Transferable Development Rights (TDR)' shall have the meaning as assigned to it in the Foreign Exchange Management (Permissible Capital Account Transactions) Regulations, 2000 .



(e) The words and expressions not defined in these regulations but defined in the Act shall have the same meanings respectively assigned to them in the Act.

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