Micro Finance Institutions (Development and Regulation) Bill, 2012


Section
Section Title
  Status : Pending
  Statement of Object
  Title CHAPTER I - PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  Title CHAPTER - II MICRO FINANCE DEVELOPMENT COUNCIL View Judgements
  3 Constitution of Micro Finance Development Council View Judgements
  4 Composition of Council View Judgements
  5 Terms of office and allowances of members of Council View Judgements
  6 Meetings of Council View Judgements
  7 Functions of Council View Judgements
  Title CHAPTER - III STATE MICRO FINANCE COUNCILS View Judgements
  8 Establishment and functions of State Micro Finance Council View Judgements
  9 Term of office and allowances of State Micro Finance Council View Judgements
  Title CHAPTER - IV DISTRICT MICRO FINANCE COMMITTEES View Judgements
  10 Constitution of District Micro Finance Committee View Judgements
  11 Functions of District Micro Finance Committee View Judgements
  12 Report of District Micro Finance Committee View Judgements
  Title CHAPTER - V REGISTRATION OF MICRO FINANCE INSTITUTIONS View Judgements
  13 No micro finance services without registration View Judgements
  14 Application for registration View Judgements
  15 Grant of certificate View Judgements
  16 Power of Reserve Bank to cancel certificate of registration View Judgements
  17 Appeal against certain cases View Judgements
  Title CHAPTER VI - RESERVE, ACCOUNTS, AUDIT AND RETURNS View Judgements
  18 Obligation to create reserve fund View Judgements
  19 Accounts and balance sheet View Judgements
  20 Audit View Judgements
  21 Special audit View Judgements
  22 Powers of auditors View Judgements
  23 Returns to be filed by micro finance institutions View Judgements
  Title CHAPTER - VII FUNCTIONS AND POWERS OF RESERVE BANK View Judgements
  24 Functions and powers of Reserve Bank View Judgements
  25 Power of Reserve Bank to issue directions to micro finance institutions View Judgements
  26 Margin not to be in excess of maximum limit View Judgements
  27 Inspection View Judgements
  28 Cease and Desist order View Judgements
  29 Closing or restructuring of business View Judgements
  30 Winding up petition or other application for closure of micro finance activity View Judgements
  Title CHAPTER - VIII MICRO FINANCE DEVELOPMENT FUND View Judgements
  31 Grants by Central Government View Judgements
  32 Fund View Judgements
  Title CHAPTER - IX REDRESSAL MECHANISM View Judgements
  33 Redressal of Grievances against micro finance institutions View Judgements
  Title CHAPTER - X OFFENCES AND PENALTIES View Judgements
  34 Contravention of provisions of Act, orders and directions View Judgements
  35 Giving false information View Judgements
  36 Offences by micro finance institutions View Judgements
  37 Powers of Reserve Bank to impose Penalty View Judgements
  38 Bar of civil court jurisdiction View Judgements
  39 Certain offences to be cognizable View Judgements
  40 Cognizance of offences View Judgements
  41 Application of fine View Judgements
  Title CHAPTER - XI DELEGATION OF POWERS View Judgements
  42 Delegation of certain powers of Reserve Bank to National Bank View Judgements
  Title CHAPTER - XII MISCELLANEOUS View Judgements
  43 Preference to members or clients of micro finance institution in repayment View Judgements
  44 Power of Central Government to issue directions View Judgements
  45 Power of Central Government to call for information, statements, etc View Judgements
  46 Power to exempt class or classes of micro finance institutions from provisions of this Act View Judgements
  47 Act to have overriding effect View Judgements
  48 Protection of action taken under the Act View Judgements
  49 Power to make rules View Judgements
  50 Power to make regulations View Judgements
  51 Rules, regulations and orders to be laid before Parliament View Judgements
  52 Power to remove difficulties View Judgements



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