REGULATING CO-OPERATIVE 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.


Jan 27, 2023
Directions under Section 35A read with Section 56 of the Banking Regulation Act, 1949 – The Karmala Urban Co-operative Bank Limited, Solapur, Maharashtra – Extension of PeriodPDF document 265 kb
Directions under Section 35A read with Section 56 of the Banking Regulation Act, 1949 - The Anjangaon Surji Nagari Sahakari Bank Ltd., Amravati, Maharashtra - Extension of periodPDF document 265 kb
Directions under Section 35A read with Section 56 of the Banking Regulation Act, 1949– Jaiprakash Narayan Nagari Sahakari Bank Ltd., Basmatnagar, Hingoli, Maharashtra – Extension of PeriodPDF document 298 kb
Directions under Section 35 A read with section 56 of the Banking Regulation Act, 1949 - Durga Co-operative Urban Bank Ltd., Vijayawada – Extension of periodPDF document 298 kb
Extension of validity of Directions under Section 35A read with section 56 of the Banking Regulation Act, 1949 (As Applicable to Co-operative Societies) - Urban Co-operative Bank Ltd., Sitapur (U.P.)PDF document 282 kb
Extension of validity of Directions under Section 35A read with section 56 of the Banking Regulation Act, 1949 (As Applicable to Co-operative Societies) – Lucknow Urban Co-operative Bank Ltd., Lucknow (U.P.)PDF document 284 kb
Jan 25, 2023
Extension of validity of Directions under Section 35A of the Banking Regulation Act, 1949 (AACS)- Indian Mercantile Co-operative Bank Ltd., Lucknow (U.P)PDF document 280 kb
Jan 24, 2023
Extension of validity of Directions under Section 35 A read with section 56 of the Banking Regulation Act, 1949 (As Applicable to Co-operative Societies) – The Suri Friends’ Union Co-operative Bank Ltd, Suri, West BengalPDF document 298 kb
Jan 22, 2023
Extension of validity of Directions under Section 35 A read with section 56 of the Banking Regulation Act, 1949 (As Applicable to Co-operative Societies) - United India Co-operative Bank Limited, Nagina, Bijnor (U.P.)PDF document 285 kb
Extension of validity of Directions under Section 35 A read with section 56 of the Banking Regulation Act, 1949 (As Applicable to Co-operative Societies) - National Urban Co-operative Bank Ltd., Bahraich (U.P.)PDF document 280 kb
Jan 20, 2023
Directions under Section 35A read with Section 56 of the Banking Regulation Act, 1949 – Saibaba Janata Sahakari Bank Limited, Latur, Maharashtra – Extension of PeriodPDF document 260 kb
Jan 19, 2023
Directions under Section 35 A read with Section 56 of the Banking Regulation Act, 1949 – Sri Mallikarjuna Pattana Sahakari Bank Niyamitha, Maski, Karnataka – Extension of periodPDF document 316 kb
Jan 18, 2023
Directions under Section 35A read with Section 56 of the Banking Regulation Act, 1949 – Nashik Zilla Girna Sahakari Bank Limited, Nashik, Maharashtra – Extension of PeriodPDF document 280 kb
RBI releases Primary (Urban) Co-operative Banks’ Outlook 2021-22PDF document 323 kb

2023
2022
2021
2020
2019
2018
2017
2016
2015
2014
Archives
Top