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

Foreign Exchange Management Act (FEMA)


6. Import of foreign currency notes

When the stock of foreign currency notes with Authorized Dealer is not adequate for meeting their normal business requirement they could import foreign currency notes from their overseas branches or correspondents.



Foreign Exchange Management Act (FEMA) 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