REGULATING NON-BANKING

This role is, perhaps, the most unheralded aspect of our activities, yet it remains among the most critical. This includes ensuring credit availability to the productive sectors of the economy, establishing institutions designed to build the country’s financial infrastructure, expanding access to affordable financial services and promoting financial education and literacy.

Notifications

(99 kb)
Date : Jun 23, 2016
Format of Statutory Auditors’ Certificate (SAC) to be submitted by NBFCs

RBI/2015-16/433
DNBS (PPD) CC.No./04/66.14.001/2015-16

June 23, 2016

To CEOs of All NBFCs (excluding RNBCs) and
The President of ICAI

Dear Sir/Madam,

Format of Statutory Auditors’ Certificate (SAC) to be submitted by NBFCs

Please refer to the Notification No. DNBS 192/DG (VL) dated Feb 22, 2007 prescribing Prudential Norms Directions. In terms of the extant instructions, all NBFCs are required to submit a certificate from their Statutory Auditors every year to the effect that they continue to engage in the business of NBFI requiring it to hold a CoR under Section 45-IA of the RBI Act.

2. With a view to ensure consistency in the manner in which the information is received from the Auditors, it has been decided to introduce a uniform format of the SAC. The NBFC would need to fill in the information, as applicable, in COSMOS. Thereafter, the SAC needs to be scanned and uploaded in COSMOS https://cosmos.rbi.org.in under the menu Upload Returns > Statutory Auditors Certificate. The format of the SAC is attached herewith.

Yours faithfully

(Dr. Sathyan David)
Chief General Manager

Encl: Format of Return

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