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.


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Date : Jan 15, 2021
Directions under Section 35A read with Section 56 of the Banking Regulation Act, 1949 - The City Co-operative Bank Ltd., Mumbai, Maharashtra – Extension of Period

Reserve Bank of India vide directive DCBS.CO.BSD-1/D-5/12.22.039/2017-18 dated April 17, 2018 had placed the The City Co-operative Bank Ltd., Mumbai, Maharashtra under Directions from the close of business on April 17, 2018 for a period of six months. The validity of the directions was extended from time-to-time, the last being up to January 16, 2021.

2. It is hereby notified for the information of the public that, Reserve Bank of India, in exercise of powers vested in it under sub-section (1) of Section 35 A read with Section 56 of the Banking Regulation Act, 1949, hereby directs that the aforesaid Directions shall continue to apply to the bank till July 16, 2021 as per the directive DOR.CO.AID No.D-52/12.22.039/2020-21 dated January 13, 2021, subject to review.

3. All other terms and conditions of the Directive under reference shall remain unchanged. A copy of the directive dated January 13, 2021 notifying the above extension is displayed at the bank’s premises for the perusal of public.

4. The aforesaid extension and /or modification by Reserve Bank of India should not per-se be construed to imply that Reserve Bank of India is satisfied with the financial position of the bank.

(Yogesh Dayal)     
Chief General Manager

Press Release: 2020-2021/952


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