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Banking Regulation (Companies) Rules, 1949


FORM VII

[Rule 13]

(Section 23)

(To be submitted within one month after the end of the quarter to which it relates)

Name of the banking company:

Name and designation of the officer submitting the return:

    (a) @Statement of office in India as on the last day of the quarter ended

Name of place where the banking company has an office (may be grouped State-wise and arranged district-wise and in alphabetical order).

    (b) Statement of offices* opened in India during the quarter ended:

Name of the place

Name of

 

 

Block

Taluk / Teshil

District

State

Date of opening the office

1

2

3

4

5

6

 

 

 

 

 

 

(c) Statement of offices* in India closed during the quarter ended:

Name of the place

Name of

 

 

Block

Taluk/Teshil

District

State

Date of opening the office

1

2

3

4

5

6

 

 

 

 

 

 

Date : _________________  Signature : 

@ Information under this head may be furnished only in the return as on the last day of the quarter ended December.

* Includes the registered office and all places of business at which deposits are received, cheques cashed, moneys lent or any other form of business referred to in sub-section (1) of section 6 of the Act is transacted.]





Banking   Regulation (Companies) Rules, 1949 Back






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