Kerala High Court: Imposition of Unaffordable Cost is Akin to Denial of Relief  ||  SC: People Can’t be Asked to Prove Citizenship on Mere Suspicion Without Sharing Material  ||  Bombay High Court: State Government’s Decision to Hike Lease Rentals Not Arbitrary  ||  Bom. HC: State Obligated to Protect Liberty of Foreigners Coming to the Country  ||  Ker. HC: State Govt. to Form SOP for Collection of DNA Samples of Children Surrendered For Adoption  ||  SC: Court Can’t Take Cogni. of Offence Committed by Public Servant Without Following S. 19 of PC Act  ||  Karnataka HC: Illegal to Impose Condition of Furnishing Bank Guarantee While Granting Bail  ||  Allahabad High Court Makes History by Delivering Judgement in Three Languages  ||  Supreme Court: Directions Issued to States/UTs for Prevention of Overcrowding of Prisons  ||  SC: Caution Must be Exercised by Trial Court in Accepting Dock Identification of Accused Without TIP    

RBI Clarification on Banks under Prompt Corrective Action- (Reserve Bank of India) (05 Jun 2017)

MANU/RPRL/0091/2017

Banking

The Reserve Bank of India has come across some misinformed communication circulating in some section of media including social media, about the Prompt Corrective Action (PCA) framework. The Reserve Bank has clarified that the PCA framework is not intended to constrain normal operations of the banks for the general public.

It is further clarified that the Reserve Bank, under its supervisory framework, uses various measures/tools to maintain sound financial health of banks. PCA framework is one of such supervisory tools, which involves monitoring of certain performance indicators of the banks as an early warning exercise and is initiated once such thresholds as relating to capital, asset quality etc. are breached. Its objective is to facilitate the banks to take corrective measures including those prescribed by the Reserve Bank, in a timely manner, in order to restore their financial health. The framework also provides an opportunity to the Reserve Bank to pay focussed attention on such banks by engaging with the management more closely in those areas. The PCA framework is, thus, intended to encourage banks to eschew certain riskier activities and focus on conserving capital so that their balance sheets can become stronger. The Reserve Bank has emphasized that the PCA framework has been in operation since December, 2002 and the guidelines issued on April 13, 2017 is only a revised version of the earlier framework.

Tags : CORRECTIVE ACTION   FRAMEWORK   CLARIFICATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved