AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Banking Regulation (Companies) Rules, 1949


13. List of offices

A banking company shall, within a period of one month from the close of every quarter, send to the principal office of the Reserve Bank a 13[list relating to its office in India in 12[Form VII].





Banking   Regulation (Companies) Rules, 1949 Back






Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys