Ker. HC: No Member of Hindu Public Can Claim to Perform Services That Only Archakas Can Perform  ||  Bom HC: Emp. to Ensure That Minor Mistakes Due to Candidate’s Disability Shouldn’t Lead to Job Loss  ||  SC Criticises Centre For Not Specifying Range of Rates For Treatment in Pvt. Hospitals & Clinics  ||  Supreme Court: Stay Orders of High Court on Trials Not to Get Vacated Automatically  ||  Supreme Court: Can’t Apply TDS to Business Undertakings Where Assessee Not Paying Income  ||  Kerala HC: Can’t File HC Petition For Same Detention Order Even on Raising New Grounds  ||  Del HC: No Restraint in Grant of Bail Under S. 37 of NDPS Act For Undue Delay in Completion of Trial  ||  Gau. HC: Conviction Under Section 489B of Indian Penal Code Set Aside For Lack of Mens Rea  ||  Mad. HC: Jail is The Rule And Bail an Exception Under The Prevention of Money Laundering Act  ||  Mad. HC: Jail is The Rule And Bail an Exception Under The Prevention of Money Laundering Act    

RBI clarifies: No change in existing Currency and Banknotes- (Reserve Bank of India) (06 Jun 2022)

MANU/RPRL/0229/2022

Banking

There are reports in certain sections of the media that the Reserve Bank of India is considering changes to the existing currency and banknotes by replacing the face of Mahatma Gandhi with that of others. It may be noted that there is no such proposal in the Reserve Bank.

Tags : NO CHANGE   CURRENCY   BANKNOTES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved