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The Fiscal Responsibility and Budget Management Act, 2003

[Act No. 39 of 2003]

[26th August, 2003.]

An Act to provide for the responsibility of the Central Government to ensure inter-generational equity in fiscal management and long-term macro-economic stability by 1*** removing fiscal impediments in the effective conduct of monetary policy and prudential debt management consistent with fiscal sustainability through limits on the Central Government borrowings, debt and deficits, greater transparency in fiscal operations of the Central Government and conducting fiscal policy in a medium-term framework and for matters connected therewith or incidental thereto.

BE it enacted by Parliament in the Fifty-fourth Year of the Republic of India as follows:-

1. The words "achieving sufficient revenue surplus and" omitted by Act 13 of 2018, s. 210 (w.e.f 31-3-2018).



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