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Banking Regulation (Companies) Rules, 1949


Foot Notes

1 Substituted by the Banking Companies (Amendment) Rules, 1969, for the words "Banking Companies Rules", vide Notification No. GSR 236, dated 1st. February, 1969 w.e.f. 8th. February, 1969.

2 Inserted vide Notification No. GSR 236, dated 1st. February, 1969 w.e.f. 8th. February, 1969.

3 Substituted for the words "cheques cashed or moneys lent" by the Banking Companies (Amendment) Rules, 1965, vide Notification No. GSR 921, dated 3rd. July, 1965 w.e.f. 3rd. July, 1965.

4 Substituted by the Banking Regulation (Companies) Amendment Rules, 1985, vide Notification No. SO 268(E), dated 29th. March, 1985 w.e.f. 29th. March, 1985.

5 Inserted vide Notification No. SO. 268(E), dated 29th. March, 1985 w.e.f. 29th. March, 1985.

6 Inserted after re-numbering the existing sub-clause (vi) as sub-clause (vii) vide Notification No.SO. 268(E), dated 29th. March, 1985 w.e.f. 29th. March, 1985.

7 Substituted  vide Notification No. SO. 268(E), dated 29th. March, 1985 for the words, brackets and letters "sub-clauses (iii) to (v)", w.e.f. 29th. March, 1985

8 Substituted by the Banking Regulation (Companies) Amendment Rules, 1975, vide Notification No. SO 5244, dated 15th. November, 1975.

9 Rule 5 omitted by the Banking Regulation (Companies) Amendment Rules, 1985, vide Notification No. SO 268(E), dated 29th. March, 1985, w.e.f. 29th. March, 1985

10 Rule 5A inserted by the Banking Companies (Amendment) Rules, 1969, vide Notification No. 236, dated 1st. February, 1969, w.e.f. 8th. February, 1969.

11 Rule 10A omitted by the Banking Regulation (Companies) Amendment Rules, 1975 vide Notification No. SO 5244, dated 15th. November, 1975.

12 Substituted by the Banking Regulation (Companies) Amendment Rules, 1975, vide Notification No. SO. 5244, dated 15th. November, 1975.

13 Substituted by the Banking Regulation (Companies) Amendment Rules, 1965, vide Notification No. GSR 921, dated 3rd. July, 1965, w.e.f. 3rd. July, 1965.

14 Inserted by the Banking Regulation (Companies) Amendment Rules 1985, vide Notification No. SO. 268(E), dated 29th. March, 1985, w.e.f. 29th. March, 1985.

15  Inserted by the Banking Regulation Companies (Amendment) Rules, 1969, vide Notification No GSR 236, dated 1st. February, 1969 w.e.f. 8th. February, 1969.

16 Form I omitted by the Banking Regulation (Companies) Amendment Rules, 1985, vide Notification No. SO. 268(E), dated 29th. March, 1985 w.e.f. 29th. March, 1985.

17 Form V renumbered as Form III by the Banking Regulation (Companies) Amendment Rules, 1975, vide Notification No. SO. 5244, dated 15th. January, 1975. The existing Forms III and IV have been omitted vide the same notification.

18 Substituted for the word "Nagpur" by the Banking Companies (Amendment) Rules, 1965, vide Notification No.GSR 921, dated 3rd. July, 1965 w.e.f. 3rd. July, 1965.

19 Form VI renumbered as Form IV by the Banking Regulation (Companies) Amendment Rules, 1975, vide Notification No. SO. 5244, dated 15th. November, 1975.

20 Form VII renumbered as Form V by the Banking Regulation (Companies) Amendment Rules, 1975, vide Notification No. SO. 5244, dated 15th. November, 1975.

21 Substituted for Form VIII by the Banking Regulation (Companies) Amendment Rules, 1975, vide Notification No. SO. 5244, dated 15th. November, 1975.

22 Substituted by the Banking Regulation (Companies) Amendment Rules, 1985, vide Notification No. SO 268(E), dated 29th. March, 1985 w.e.f. 29th. March, 1985.

23 Forms IX and X substituted for existing Forms XI and XII, by the Banking Regulation (Companies) Amendment Rules, 1975, vide Notification NO. SO, 5244, dated 15th. November, 1975.

24 Original Form XIV renumbered as Form XIII by the Banking Companies (Amendment) Rules, 1965, vide Notification No. GSR 921, dated 3rd. July, 1965, w.e.f. 3rd. July, 1965. Renumbered Form XIII further re-numbered as Form XI by the Banking Regulation (Companies) Amendment Rules, 1975, vide Notification No. SO. 5244, dated 15th. November, 1975.





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