Supreme Court Expresses Disappointment Over Inadequate Implementation of RPwD Act, 2016  ||  24,000 Teaching and Non-Teaching Jobs Invalidated by Calcutta High Court  ||  24,000 Teaching and Non-Teaching Jobs Invalidated by Calcutta High Court  ||  Del. HC: For Purposes of Article 19(6) of COI National Council for Teacher Education is ‘State’  ||  Karnataka High Court: Smoking Hookah as Addictive and Harmful as Smoking Cigarettes  ||  All. HC: Interest Can’t be Awarded by Labour Court In Proc. for Money Recovery from Empl. u/s 33C(2)  ||  All. HC: Rs. 5 Lakh Cost Imposed on CWC for Sending Minor Living With Mother to Children’s Home  ||  Ker. HC Issues Guidelines for DNA Testing of Children of Rape Victims Who Are Given in Adoption  ||  SC: Fourteen-Year-Old Rape Survivor Allowed to Terminate Twenty-Eight-Week Pregnancy  ||  SC: Government of Himachal Pradesh Directed to Review its Policies on Child Care Leaves    

Processing and settlement of import and export related payments facilitated by Online Payment Gateway Service Providers - (Reserve Bank of India) (24 Sep 2015)

Import-export payments facilitated by OPGSP

MANU/APDR/0075/2015

Banking

Reserve Bank of India has permitted AD Category-1 banks to offer the facility of repatriating import related remittances, in respect of import of goods and services, by entering into standing arrangements with the Online Payment Gateway Service Providers.

Relevant : Enhancement of the value of transaction MANU/APDR/0072/2013 Processing and Settlement of Export by Online Payment Gateways MANU/APDR/0137/2010

Tags : BANK   IMPORT   REMITTANCE   ONLINE PAYMENT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved