Payment and Settlement Systems Act, 2007


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions . View Judgements
  3 Designated authority and its Committee View Judgements
  4 Payment system not to operate without authorisation View Judgements
  5 Application for authorisation View Judgements
  6 Inquiry by the Reserve Bank View Judgements
  7 Issue or refusal of authorisation View Judgements
  8 Revocation of authorisation View Judgements
  9 Appeal to the Central Government View Judgements
  10 Power to determine standards View Judgements
  11 Notice of change in the payment system View Judgements
  12 Power to call for returns, documents or other information View Judgements
  13 Access to information View Judgements
  14 Power to enter and inspect View Judgements
  15 Information, etc., to be confidential View Judgements
  16 Power to carry out audit and inspection View Judgements
  17 Power to issue directions View Judgements
  18 Power of Reserve Bank to give directions generally View Judgements
  19 Directions of Reserve Bank to be complied with View Judgements
  20 System provider to act in accordance with the Act, regulations, etc View Judgements
  21 Duties of a system provider View Judgements
  22 Duty to keep documents in the payment system confidential View Judgements
  23 Settlement and netting View Judgements
  24 Settlement of disputes View Judgements
  25 Dishonor of electronic funds transfer for insufficiency, etc., of funds in the account View Judgements
  26 Penalties . View Judgements
  27 Offences by companies View Judgements
  28 Cognizance of offences View Judgements
  29 Application of fine View Judgements
  30 Power of Reserve Bank to impose fines View Judgements
  31 Power to compound offences View Judgements
  32 Act to have overriding effect View Judgements
  33 Mode of recovery of penalty View Judgements
  34 not to apply to stock exchanges or clearing corporations of stock exchanges View Judgements
  35 Certain persons deemed to be public servants View Judgements
  36 Protection of action taken in good faith View Judgements
  37 Power to remove difficulties View Judgements
  38 Power of Reserve Bank to make regulations View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon