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

(22 kb)
Date : May 03, 2018
Data Sharing with Directorate of Revenue Intelligence

RBI/2017-18/173
A.P. (DIR Series) Circular No. 28

May 03, 2018

To

All Category - I Authorised Dealer Banks

Madam/ Sir

Data Sharing with Directorate of Revenue Intelligence

Attention of Authorised Dealer Category I (AD Category I) banks is invited to provisions contained in Sections 108 A and 108 B of the Customs Act, 1962 and the Rules notified thereunder vide GSR 1512 (E) Notification No. 114/2017-Customs (N.T) dated December 14, 2017. All AD Category I banks are advised to ensure compliance with the same with immediate effect.

2. The directions contained in this circular have been issued under section 10(4) of the Foreign Exchange Management Act (FEMA), 1999 (42 of 1999).

Yours faithfully

(R K Moolchandani)
Chief General Manager

2018
2017
2016
2015
2014
2013
2012
2011
2010
2009
Archives
Server 214
Top