FOREIGN EXCHANGE MANAGEMENT

With the transition to a market-based system for determining the external value of the Indian rupee the foreign exchange market in India gained importance in the early reform period.

Notifications

(1321 kb)
Date : Jan 04, 2016
Master Direction – Reporting under Foreign Exchange Management Act, 1999

RBI/FED/2015-16/13
FED Master Direction No.18/2015-16

January 1, 2016
(Updated as on September 19, 2016)
(Updated as on July 07, 2016*)
(Updated as on June 13, 2016*)
(Updated as on May 24, 2016*)
(Updated as on May 18, 2016*)
(Updated as on May 5, 2016*)
(Updated as on April 13, 2016*)
(Updated as on March 23, 2016*)
(Updated as on February 11, 2016*)

To,

All Authorised Persons

Madam/ Sir,

Master Direction – Reporting under Foreign Exchange Management Act, 1999

Foreign Exchange Management Act, 1999 (FEMA) is administered through the authorised persons and is based on the declarations and averments made to them by persons while undertaking the transactions. The Reserve Bank, therefore, has prescribed various reports and forms under FEMA to be submitted by/ through Authorised Persons/ Authorised Dealer Category – I Banks/ Authorised Banks. Accurate compilations and timely submission of these reports are of critical importance as they not only act as a supervisory tool but also help in fine-tuning the policies relating to foreign exchange transactions regulated under FEMA.

2. The various reports/ forms required to be submitted under FEMA are consolidated under this Master Direction.

3. The Master Direction will be updated from time to time as and when fresh instructions are issued.

Yours faithfully,

(Shekhar Bhatnagar)
Chief General Manager-in-Charge

* Since this Master Direction has been significantly amended, it has been replaced rather than showing the changes in track mode for reader convenience. The changes are listed at the end of Master Direction in any case.

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