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The Public Financial Institutions (Obligation as to Fidelity and Secrecy) Act, 1983

Act No. 48 of 1983

[30th December, 1983.]

An Act to provide for the obligation of public financial institutions as to fidelity and secrecy.

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



Public Financial Institutions (Obligation as to Fidelity and Secrecy) Act, 1983 Back




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