AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Payment and Settlement Systems Act, 2007


12. Power to call for returns, documents or other information

The Reserve Bank may call for from any system provider such returns or documents as it may require or other information in regard to the operation of his payment system at such intervals, in such form and in such manner, as the Reserve Bank may require from time to time or as may be prescribed and such order shall be complied with.



Payment and Settlement Systems Act, 2007 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys