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The Bilateral Netting of Qualified Financial Contracts Act, 2020

[Act No. 30 of 2020]

[28th September, 2020.]

An Act to ensure financial stability and promote competitiveness in Indian financial markets by providing enforceability of bilateral netting of qualified financial contracts and for matters connected therewith or incidental thereto.

BE it enacted by Parliament in the Seventy-first Year of the Republic of India as follows:-



Bilateral Netting of Qualified Financial Contracts Act, 2020 Back




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