MP HC: Wife’s Refusal to Have Physical Relationship With Husband, Amounts to Cruelty  ||  Ori. HC: Re-Imprisonment of Prematurely Released Convict Can’t be Ordered Unless Release Challenged  ||  Ker. HC: IO Mixes Contraband Found in Separate Packs, Bail Granted to Accused Booked Under NDPS Act  ||  Tripura High Court: Accused Not Entitled to Bail on Mere Filing of Chargesheet  ||  Guj. HC: Student Allowed to Write Exams, Shortage of Attendance Condoned  ||  Ker. HC: AO Can’t Reopen Assessment in Block Period of 6 Years if Absence of Incriminating Materials  ||  Tel. HC: Existence & Validity of Arb. Agreement Must be Determined u/s 11(6) of A&C Act by Court  ||  Tel. HC: While Releasing Amount Under S. 19 of MSME Act, Reasons Must be Assigned by Courts  ||  Ker. HC: Settling Serious Crimes Like Murder, Rape Would Seriously Impact Society  ||  Del. HC: Mandate of Arbitral Tribunal Can be Extended by Court, Even After its Expiry    

Discussion Paper on Guidelines for Payment Gateways and Payment Aggregators- (Reserve Bank of India) (17 Sep 2019)

MANU/RPRL/0169/2019

Banking

Reserve Bank has today placed on its website a discussion paper on 'Guidelines for Payment Gateways and Payment Aggregators' for public comments. In the Statement on Developmental and Regulatory Policies released with the Sixth Bi-monthly Monetary Policy Statement for 2018-19, the Reserve Bank had announced that a discussion paper will be placed in the public domain for consultation with the stakeholders on comprehensive guidelines covering payments related activities of payment gateway providers and payment aggregators. The Reserve Bank invites comments on the policy paper from all stakeholders and members of public by October 17, 2019.

Tags : DISCUSSION PAPER   GUIDELINES   PAYMENT GATEWAYS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved