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The Regional Rural Banks Act, 1976


20. Annual report to be furnished the shareholders

Every Regional Rural Bank shall, within sixty days from the date of closure of its accounting year, send to each of its shareholders a report as to its working and activities during the accounting year immediately preceding together with a copy of its balance-sheet, profit and loss account and the auditor's report in relation to the accounts of the said accounting year.



The Regional Rural Banks Act, 1976 Back




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