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Export-Import Bank of India Act, 1981

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Establishment of the Export-Import Bank of India and Incorporation Thereof

3

Establishment and incorporation of Export-Import Bank of India

4

Authorised capital

Chapter III

Management of the Exim Bank

5

Management

6

Constitution of Board

7

Committees

8

Fees and allowances of directors and members of Committees

9

Disqualifications

Chapter IV

Business of the Exim Bank

10

Business of Exim Bank

Chapter V

Resources of the Exim Bank

11

Loans by Central Government

12

Borrowings and acceptance of deposits by Exim Bank

13

Loans in foreign currency

14

Grants, donations, etc., to Exim Bank

Chapter VI

Export Development Fund

15

Export Development Fund

16

Credits to Export Development Fund

17

Utilisation of Export Development Fund

18

Debits to Export Development Fund

19

Accounts and audit of Export Development Fund

20

Liquidation of Export Development Fund

Chapter VII

General Fund, Accounts and Audit

21

General Fund

22

Preparation of accounts and balance-sheet

23

Disposal of profits accruing to General Fund

24

Audit

25

Saving

Chapter VIII

Transfer of Part of Business of Development Bank

26

Transfer of part of business of Development Bank

Chapter IX

Miscellaneous

27

Staff of Exim Bank

28

Delegation of powers

29

Returns

30

Obligation as to fidelity and secrecy

31

Defects in appointments not to invalidate acts, etc.

32

Arrangement with Exim Bank on appointment of directors to prevail

33

Indemnity of directors

34

Protection of action taken in good faith

35

Act 18 of 1891 to apply in relation to Exim Bank

36

Section 34A and section 36AD only of Act 10 of 1949 to apply to Exim Bank

37

Act 43 of 1961 and Act 7 of 1964 not to apply to Exim Bank

38

Liquidation of Exim Bank

39

Power to make regulations

40

Amendment of certain enactments

41

Power to remove difficulty



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