Kerala High Court: E-Toilets to be Build for Flood Affected Tribal Families  ||  Amalgamation of Air Asia With Air India Express Approved by NCLT  ||  SC: Accused Refusing to Undergo Medical Examination Amounts to Non-Cooperation With Investigation  ||  Ker. HC: Power Under Section 216 of CrPC Can be Exercised by the Court at Any Time Before Judgement  ||  IIAC (Conduct of Micro and Small Enterprises Arbitration) Regulations, 2024 Issued by IIAC  ||  Mad. HC: State Bound to Take Care of Adults With Mental Health Illness and No Family Support  ||  Mad. HC: State Bound to Take Care of Adults With Mental Health Illness and No Family Support  ||  Ker HC: Min. of Animal Husbandry to Consider Objections to Ban on ‘Dangerous & Ferocious’ Dog Breeds  ||  Madras High Court: Important to Send Out Message That Courts Shouldn’t be Taken for Granted  ||  Insolvency Proceedings Initiated Against Himalayan Mineral Water by NCLT    

Extension of Interim Relaxation in WMA limits and OD Regulations- (Reserve Bank of India) (29 Sep 2020)

MANU/RPRL/0144/2020

Banking

With a view to provide greater comfort to State Governments in undertaking COVID-19 containment and mitigation measures, and to enable them to plan their market borrowings, RBI had announced an increase in WMA limit of the States/UTs by 60% over and above the level as on March 31, 2020, vide its press release dated April 17, 2020.

Further, in order to provide flexibility to State Governments to tide over their cash flow mismatches, the overdraft (OD) regulations were relaxed, with effect from April 7, 2020 wherein it was decided to (a) increase the number of days for which a State/ UT can be in overdraft continuously to 21 working days from 14 working days; and (b) the number of days for which a State/ UT can be in overdraft in a quarter to 50 working days from 36 working days.

Both these relaxations are currently available till September 30, 2020. On a review, it has been decided to extend the above-mentioned measures announced on April 17, 2020 and April 7, 2020 with regard to increase in WMA Limits of States/UTs and OD regulations, respectively, for a further period of 6 months till March 31, 2021. All other stipulations remain unchanged.

Tags : EXTENSION   INTERIM RELAXATION   WMA LIMITS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved