Karnataka HC: Can’t Provide Free Bus Service to Enable Voters to Reach Polling Booth  ||  Gau. HC Declares Levy of Court Fee at the rate of 7% for Grant of Probate as Unconstitutional  ||  Cal. HC: Can’t Say Retracted Statement to be Involuntary Without Being Examined by Court  ||  Supreme Court: Union Directed to Deport 17 Foreigners in Assam’s Transit Camps  ||  Recommendations Made by Gujarat HC for Promotions of Judicial Officers Upheld by Supreme Court  ||  SC: Can’t Charge Friends/Relative for Offence of Bigamy by Mere Presence in Second Marriage  ||  ICAI Rule Limiting Number of Tax Audits by Chartered Accountants Every Year Upheld by Supreme Court  ||  Supreme Court Explains 7 Sub-Rights that Must be Protected by State During Land Acquisition  ||  SC: Accused Can’t be Arrested by ED After Special Court has Taken Cognizance of PMLA Complaint  ||  SC: Employees Filing Writ Petitions Against Air India After its Privatisation, Not Maintainable    

System for reporting banks’ associations discontinued- (Reserve Bank of India) (30 Jun 2016)

MANU/DDBS/0003/2016

Banking

The Reserve Bank of India discontinued the Quarterly Reporting System - foreign branches/subsidiaries/joint ventures/associates of Indian Banks , with effect from 30 June 2016.

Under QRS, the above mentioned entities of Indian banks were required to submit quarterly returns for reporting of profit and asset size of overseas operations of the bank.

Tags : QUARTERLY REPORTING SYSTEM   FOREIGN BRANCHES   ASSOCIATIONS   INDIAN BANKS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved