National Bank for Agriculture and Rural Development Act, 1981


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Establishment and incorporation of National Bank for agriculture and Rural development View Judgements
  4 Capital View Judgements
  5 Management View Judgements
  6 Board of Directors View Judgements
  7 Term of office of Chairman and other directors, retirement and payment of fees View Judgements
  8 Term of office of Managing Director and whole time directors conditions of service etc View Judgements
  9 Disqualifications View Judgements
  10 Vacation and resignation of office by directors View Judgements
  11 Casual vacancy in the office of Managing Director View Judgements
  12 Meetings of Board View Judgements
  13 Committees of National Bank View Judgements
  14 Advisory Council View Judgements
  15 Member of Board or Committee thereof not to participate in meetings in certain cases View Judgements
  16 Transfer of assets and liabilities of Agricultural Refinance and Development Corporation View Judgements
  17 Dissolution of the Corporation and repeal of Act 10 of 1963 View Judgements
  18 Transfer of business from Reserve Bank View Judgements
  19 Borrowings by the National Bank View Judgements
  20 Borrowings in foreign currency View Judgements
  21 Production and marketing credit View Judgements
  22 Conversion loan for production credit View Judgements
  23 Rescheduling of loans artisans, small scale industries, etc View Judgements
  24 Investment credit Medium term View Judgements
  25 Other investment credit View Judgements
  26 Purchase and sale of shares View Judgements
  27 Loans to State Government for share capital Contribution View Judgements
  27A 1 Loans to State Government, undertakings, etc View Judgements
  28 Security for credit View Judgements
  29 Amounts and securities to be held in trust View Judgements
  30 Direct loans View Judgements
  30A Bills rediscounting View Judgements
  31 Commission View Judgements
  32 Issue of guarantees View Judgements
  33 Power to impose conditions for accommodation View Judgements
  34 Power to call for repayment before agreed period View Judgements
  35 National Bank have access to records View Judgements
  36 Validity of loan or advance not to be questioned View Judgements
  37 National Bank not to grant loans or advances against its own bonds or debentures View Judgements
  37A Prohibited business View Judgements
  38 Other function of National Bank View Judgements
  438A 1 Promotion of subsidiaries View Judgements
  38B Securitisation of debt View Judgements
  38C Exemption from compulsory registration View Judgements
  39 Incidental powers View Judgements
  40 Deposits and investments View Judgements
  41 Credit information View Judgements
  42 National Rural Credit (Long Term Operations) Fund View Judgements
  43 National Rural Credit (Stabilisation) Fund View Judgements
  44 Research and Development Fund View Judgements
  45 Reserve fund and other funds View Judgements
  46 Preparation of balance-sheet, etc., of National Bank View Judgements
  47 Disposal of surplus View Judgements
  48 Audit View Judgements
  49 Returns View Judgements
  50 Staff of National Bank View Judgements
  51 Obligations as to fidelity and secrecy View Judgements
  52 Defects in appointment not to invalidate acts etc View Judgements
  52A 1 Agreement with National Bank on appointment of directors to prevail View Judgements
  53 Protection of action taken under the Act View Judgements
  54 Indemnity of directors View Judgements
  55 Omitted View Judgements
  56 Penalties View Judgements
  57 Offences by companies View Judgements
  58 Bankers Boos Evidence Act, 1891, to apply in relation to National Bank View Judgements
  59 Liquidation of National Bank View Judgements
  60 Power of Board to make regulation View Judgements
  61 Amendment of certain enactments View Judgements
  62 Power to remove difficulty View Judgements
  SCHEDULE I
  SCHEDULE II



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