Section 2   [ View Judgements ]

Amendment of section 8


To sub-section (2) of section 8 of the Reserve Bank of India Act, 1934 (hereinafter referred to as the principal Act), the following proviso shall be added, namely



"Provided that the Central Board may, if in its opinion it is necessary in the public interest so to do, permit the Governor or Deputy Governor to undertake, at the request of the Central Government or any State Government, such part-time honorary work, whether related to the purposes of this Act or not, as is not likely to interfere with his duties as Governor or Deputy Governor, as the case may be."

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