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.


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Date : May 02, 2019
2 NBFCs surrender their Certificate of Registration to RBI

The following NBFCs have surrendered the Certificate of Registration granted to them by the Reserve Bank of India. The Reserve Bank of India, in exercise of powers conferred on it under Section 45-IA (6) of the Reserve Bank of India Act, 1934, has therefore cancelled their Certificate of Registration.

Sr. No. Name of the Company Office Address CoR No. Issued On Cancellation Order Date
1. L.D. Leasing and Credit Private Limited Beekay House L-8, Green Park Extension, New Delhi-110 016 14.000369 March 12, 1998 April 05, 2019
2. N.A. Leasing and Credit Private Limited Beekay House L-8, Green Park Extension, New Delhi-110 016 14.00649 April 20, 1998 April 10, 2019

As such, the above companies shall not transact the business of a Non-Banking Financial Institution, as defined in clause (a) of Section 45-I of the RBI Act, 1934.

Shailaja Singh
Deputy General Manager

Press Release: 2018-2019/2578


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