Bom HC: Person Cannot be Deprived of Right to Sleep by Recording Statements at Unearthly Hours  ||  Supreme Court: Enable E-Filing & Virtual Appearance Facilities At UP District Courts  ||  Supreme Court: Regulations of University Grants Commission are Binding on Universities  ||  Ker. HC: Assessment Order Quashed on Finding that Assessee Not Provided Effective Hearing  ||  Bom. HC: All Necessary Measures to be Taken to Prevent Law & Order Breach During Ram Navami Rally  ||  Del. HC: False Accusation of Child Abuse More Painful than Rigours of Trial and Imprisonment  ||  Supreme Court: Actual Statement Made by Person in the Court is Evidence Before Court  ||  Bombay HC: Court Setting Aside Magistrate's Order for Police Investi. Won’t Lead to Quashing of FIR  ||  SC: Evidence by Power of Attorney Holders Can Only be Given of Facts Within Their Personal Knowledge  ||  Delhi High Court: Compensation Can be Awarded on Guesswork When it is Difficult to Prove Loss    

Reducing documentary requirements for hedging transactions- (Reserve Bank of India) (07 Apr 2016)

MANU/RPRL/0105/2016

Banking

The Reserve Bank of India released proposals to ease documentation requirements on residents for hedging currency risk arising out of trade transactions under the contracted exposure route. Among the changes proposed is permission for booking contracts based on actual underlying documentary evidence by the Authorised Dealer Category-I bank, instead of requiring clients to submit evidence towards the same.

Tags : HEDGING RISK   DERIVATE CONTRACTS   DOCUMENTARY EVIDENCE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved