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38. Reserve Bank to furnish information to Corporation.

The Reserve Bank shall, on a request in writing from the Corporation, furnish to it any report or information relating to an insured bank 1[or a

credit institution] made or obtained by it under or in pursuance of the Reserve Bank of India Act, 1934 or 3[the Banking Regulation Act, 1949 (10 of 1949).]



Deposit Insurance and Credit Guarantee Corporation Act, 1961 Back




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