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Section 5.

Applicability of Certain Foreign Exchange Restrictions

Funds, received by or payable to the Corporation in respect of an investment of the Corporation made in any member's territories pursuant to Section 1 of this Article shall not be free, solely by reason of any provision of this Agreement, from generally applicable foreign exchange restrictions, regulations and controls in force in the territories of that member.



International Finance Corporation (Status, Immunities and Privileges) Act, 1958 Back




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