Section 5   [ View Judgements ]

Amendment of section 7, Act II of 1934


In section 7 of the principal Act, for sub-section (3) the following shall be substituted and shall be deemed to have been substituted with effect from the 1st day of January, 1940, namely:---



"(3) Save as otherwise provided in regulations made by the Central Board, the Governor and in his absence the Deputy Governor nominated by him in this behalf, shall also have powers of general superintendence and direction of the affairs and the business of the Bank, and may exercise all powers and do all acts and things which may be exercised or done by the Bank."



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