Reserve Bank of India Act, 1934


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : INCORPORATION, (Substituted by , section 7 and Schedule for "SHARE CAPITAL" w.e.f. 1-1-1949.) [CAPITAL] MANAGEMENT AND BUSINESS View Judgements
  3 Establishment and incorporation of Reserve Bank View Judgements
  4 Capital of the Bank1 View Judgements
  5 Increase and reduction of share capital View Judgements
  6 Offices, branches and agencies View Judgements
  7 Management1 View Judgements
  8 Composition of the Central Board, and term of office of Directors View Judgements
  9 Local Boards, their constitution and functions1 View Judgements
  10 Disqualifications of Directors and members of Local Boards View Judgements
  11 Removal from and vacation of office View Judgements
  12 Casual vacancies and absences View Judgements
  13 Meetings of the Central Board View Judgements
  14 Repealed View Judgements
  15 Repealed View Judgements
  16 Repealed View Judgements
  17 Business which the Bank may transact View Judgements
  18 Power of direct discount View Judgements
  18A Validity of loan or advance not to he questioned1 View Judgements
  19 Business which the Bank may not transact View Judgements
  title CHAPTER III : CENTRAL BANKING FUNCTIONS View Judgements
  20 Obligation of the Bank to transact Government business View Judgements
  21 Bank to have the right to transact Government business in India View Judgements
  21A Bank to transact Government business of States on agreement1 View Judgements
  21B Effect of agreements made between the Bank and certain States before the 1st November, 19561 View Judgements
  22 Right to issue bank notes View Judgements
  23 Issue Department View Judgements
  24 Denominations of notes1 View Judgements
  25 Form of bank notes View Judgements
  26 Legal tender character of notes View Judgements
  26A Certain bank notes to cease to be legal tender1 View Judgements
  27 Re-issue notes View Judgements
  28 Recovery of notes lost, stolen, mutilated or imperfect View Judgements
  28A Issue of special bank notes and special one rupee notes in certain cases1 View Judgements
  29 Bank exempt from stamp duty on bank notes View Judgements
  30 Powers of Central Government to supersede Central Board View Judgements
  31 Issue of demand bills and notes View Judgements
  32 Penally View Judgements
  33 Assets of the Issue Department View Judgements
  34 Liabilities of Issue Department View Judgements
  35 Initial assets and liabilities View Judgements
  36 Method of dealing with fluctuations in rupee coin assets View Judgements
  37 Suspension of assets requirements as to foreign securities1 View Judgements
  38 Obligations of Government and the Bank in respect of rupee coin View Judgements
  39 Obligation to supply different forms of currency View Judgements
  40 Transactions in foreign exchange1 View Judgements
  41 Explanation View Judgements
  41A Obligation to provide remittance between India and Burma1 View Judgements
  42 Cash reserves of scheduled banks to be kept with the Bank View Judgements
  43 Publication of consolidated statement by the Bank1 View Judgements
  43A Protection of action taken in good faith1 View Judgements
  44 Power to require returns from co-operative banks View Judgements
  45 Appointment of agents1 View Judgements
  title CHAPTER III-A : (Inserted by, section 6.). COLLECTION AND FURNISHING OF CREDIT INFORMATION View Judgements
  45A Definitions View Judgements
  45B Power of Bank to collect credit information View Judgements
  45C Power to call for returns containing credit information View Judgements
  45D Procedure for furnishing credit information to banking companies View Judgements
  45E Disclosure of information prohibited View Judgements
  45F Certain claims for compensation barred View Judgements
  45G Penalties View Judgements
  title CHAPTER III-B (Inserted by Act 55 of 1963, section 5 w.e.f. 1-12-1964.). PROVISIONS RELATING TO NON-BANKING INSTITUTIONS RECEIVING DEPOSITS AND FINANCIAL INSTITUTIONS View Judgements
  45H Chapter III B not to apply in certain cases View Judgements
  45I Definitions View Judgements
  45IA Requirement of registration and net owned fund1 View Judgements
  45IB Maintenance of percentage of assets View Judgements
  45IC Reserve fund View Judgements
  45J Bank to regulate or prohibit issue of prospectus or advertisement soliciting deposits of money.-The Bank may, if it consider necessary in the public interest so to do, by general or special order View Judgements
  45JA Power of Bank to determine policy and issue directions1 View Judgements
  45K Power of Bank to collect information from non-banking institutions as to deposits and to give directions View Judgements
  45L Power of Bank to call for information from financial institutions and to give directions View Judgements
  45M Duty of non-banking institutions to furnish statements etc., required by Bank View Judgements
  45MA Powers and darts of auditors1 View Judgements
  45MB Power of Bank to prohibit acceptance of deposit and alienation of assets1 View Judgements
  45MC Power of Bank to file winding up petition View Judgements
  45N Inspection View Judgements
  45NA Deposits not to be solicited by unauthorised person1 View Judgements
  45NB Disclosure of in formation1 View Judgements
  45O Penalties View Judgements
  45P Cognizance of offencs View Judgements
  45Q Chapter IIIB to override other laws View Judgements
  45QA Power of Company Law Board to offer repayment of deposit1 View Judgements
  45QB Nomination by depositors View Judgements
  title CHAPTER III-C : (Inserted by , section 10 w.e.f. 15-2-1984.). PROHIBITION OF ACCEPTANCE OF DEPOSITS BY UNINCORPORATED BODIES View Judgements
  45R Interpretation View Judgements
  45S Deposits not to be accepted in certain cases1 View Judgements
  45T Power to issue search warrants View Judgements
  title CHAPTER IV : GENERAL PROVISIONS View Judgements
  46 Contribution by Central Government to the Reserve Fund View Judgements
  46A Contribution to National Rural Credit (Long Term Operations) Fund and National Rural Credit (Stabilisation) Fund1 View Judgements
  46B Repealed .- View Judgements
  46C National Industrial Credit (Long Term Operations) Fund1 View Judgements
  46D National Housing Credit (Long Term Operations) Fund1 View Judgements
  47 Allocation of surplus profits1 View Judgements
  48 Exemption of Banks from income-tax and super-tax View Judgements
  49 Publication of Bank rate View Judgements
  50 auditors1 View Judgements
  51 Appointment of special auditors by Government View Judgements
  52 Powers and duties of auditors View Judgements
  53 Returns View Judgements
  54 Rural Credit and Development1 View Judgements
  54A Delegation of powers1 View Judgements
  54AA Power of Bank to depute its employees to other institutions1 View Judgements
  55 - 56 Reports by the Bank, Power to require declaration as to ownership of registered shares View Judgements
  57 Liquidation of the Bank View Judgements
  58 Power of the Central Board to make regulations View Judgements
  58A Protection of action taken in good faith1 View Judgements
  title CHAPTER V : (Inserted by, section 26.). PENALTIES View Judgements
  58B Penalties View Judgements
  58C Offences by companies View Judgements
  58D Application of section 58B barred View Judgements
  58E Cognizance of offences View Judgements
  58F Application of fine View Judgements
  58G Power of Bank to impose fine1 View Judgements
  59 - 61 Amendment of Act 3 of 1906.-Repeals Amendment of section 11, Act 7 of 1913 View Judgements
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III
  SCHEDULE IV
  SCHEDULE V



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