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May 27, 2024
Instructions on Money Changing Activities

RBI/2024-25/39
A.P. (DIR Series) Circular No. 08 May 27, 2024 To
All Authorised Persons in Foreign Exchange Madam/ Sir Instructions on Money Changing Activities Attention is invited to FED Master Direction No.3 / 2015-16 dated January 01, 2016 (updated from time to time) on Money Changing Activities. 2. In terms of extant instructions, Full Fledged Money Changers (FFMCs)/non-bank Authorised Dealers (ADs) Category-II may obtain their normal business requirements of foreign currency notes from other FFMCs and Authorised Dealers (ADs) in India. Further, they are also required to keep balances in foreign currencies at reasonable levels to avoid build-up of idle balances.

RBI/2024-25/39
A.P. (DIR Series) Circular No. 08 May 27, 2024 To
All Authorised Persons in Foreign Exchange Madam/ Sir Instructions on Money Changing Activities Attention is invited to FED Master Direction No.3 / 2015-16 dated January 01, 2016 (updated from time to time) on Money Changing Activities. 2. In terms of extant instructions, Full Fledged Money Changers (FFMCs)/non-bank Authorised Dealers (ADs) Category-II may obtain their normal business requirements of foreign currency notes from other FFMCs and Authorised Dealers (ADs) in India. Further, they are also required to keep balances in foreign currencies at reasonable levels to avoid build-up of idle balances.

May 21, 2024
Issuance of partly paid units to persons resident outside India by investment vehicles under Foreign Exchange Management (Non-debt Instruments) Rules, 2019

RBI/2024-25/36 A.P. (DIR Series) Circular No. 7 May 21, 2024 To All Authorised Dealer Category – I banks Madam / Sir Issuance of partly paid units to persons resident outside India by investment vehicles under Foreign Exchange Management (Non-debt Instruments) Rules, 2019 Attention of Authorised Dealer (AD) Category - I banks is invited to the Foreign Exchange Management (Non-debt Instruments) Rules, 2019, notified by the Central Government on October 17, 2019, which have been amended through the Foreign Exchange Management (Non-debt Instruments) (Second Amendment) Rules, 2024 videS.O. 1361(E), dated March 14, 2024, enabling issuance of partly paid units to persons resident outside India by investment vehicles.

RBI/2024-25/36 A.P. (DIR Series) Circular No. 7 May 21, 2024 To All Authorised Dealer Category – I banks Madam / Sir Issuance of partly paid units to persons resident outside India by investment vehicles under Foreign Exchange Management (Non-debt Instruments) Rules, 2019 Attention of Authorised Dealer (AD) Category - I banks is invited to the Foreign Exchange Management (Non-debt Instruments) Rules, 2019, notified by the Central Government on October 17, 2019, which have been amended through the Foreign Exchange Management (Non-debt Instruments) (Second Amendment) Rules, 2024 videS.O. 1361(E), dated March 14, 2024, enabling issuance of partly paid units to persons resident outside India by investment vehicles.

May 10, 2024
Foreign Exchange Management (Deposit) (Fourth Amendment) Regulations, 2024

RESERVE BANK OF INDIA
(FOREIGN EXCHANGE DEPARTMENT)
CENTRAL OFFICE
MUMBAI 400 001

Notification No. FEMA 5(R)/(4)/2024-RB

May 06, 2024

In exercise of the powers conferred by sub-section (2) of section 47 of the Foreign Exchange Management Act, 1999 (42 of 1999), the Reserve Bank of India makes the following amendment in the Foreign Exchange Management (Deposit) Regulations, 2016 (Notification No. FEMA 5 (R)/2016-RB dated April 01, 2016) (hereinafter referred to as 'the Principal Regulations'), namely:-

RESERVE BANK OF INDIA
(FOREIGN EXCHANGE DEPARTMENT)
CENTRAL OFFICE
MUMBAI 400 001

Notification No. FEMA 5(R)/(4)/2024-RB

May 06, 2024

In exercise of the powers conferred by sub-section (2) of section 47 of the Foreign Exchange Management Act, 1999 (42 of 1999), the Reserve Bank of India makes the following amendment in the Foreign Exchange Management (Deposit) Regulations, 2016 (Notification No. FEMA 5 (R)/2016-RB dated April 01, 2016) (hereinafter referred to as 'the Principal Regulations'), namely:-

Apr 25, 2024
Foreign Exchange Management (Mode of Payment and Reporting of Non-Debt Instruments) (Amendment) Regulations, 2024

No. FEMA. 395(2) /2024-RB April 23, 2024 Foreign Exchange Management (Mode of Payment and Reporting of Non-Debt Instruments) (Amendment) Regulations, 2024 In exercise of the powers conferred by Section 47 of the Foreign Exchange Management Act, 1999 (42 of 1999) and consequent to the Foreign Exchange Management (Non-Debt Instrument) Rules, 2019, the Reserve Bank of India hereby makes the following amendments to the Foreign Exchange Management (Mode of Payment and Reporting of Non-Debt Instruments) Regulations, 2019 [Notification No. FEMA.395/2019-RB dated October 17, 2019] (hereinafter referred to as ‘the Principal Regulations’) namely:- 

No. FEMA. 395(2) /2024-RB April 23, 2024 Foreign Exchange Management (Mode of Payment and Reporting of Non-Debt Instruments) (Amendment) Regulations, 2024 In exercise of the powers conferred by Section 47 of the Foreign Exchange Management Act, 1999 (42 of 1999) and consequent to the Foreign Exchange Management (Non-Debt Instrument) Rules, 2019, the Reserve Bank of India hereby makes the following amendments to the Foreign Exchange Management (Mode of Payment and Reporting of Non-Debt Instruments) Regulations, 2019 [Notification No. FEMA.395/2019-RB dated October 17, 2019] (hereinafter referred to as ‘the Principal Regulations’) namely:- 

Mar 05, 2024
Money Transfer Service Scheme - Submission of Statement on CIMS

RBI/2023-24/130 A.P. (DIR Series) Circular No.15 March 05, 2024 To All Authorised Persons, who are Indian Agents under Money Transfer Service Scheme Madam / Sir, Money Transfer Service Scheme - Submission of Statement on CIMS

RBI/2023-24/130 A.P. (DIR Series) Circular No.15 March 05, 2024 To All Authorised Persons, who are Indian Agents under Money Transfer Service Scheme Madam / Sir, Money Transfer Service Scheme - Submission of Statement on CIMS

Jan 31, 2024
Guidelines on import of gold by Tariff Rate Quota (TRQ) holders under the India-UAE CEPA as notified by–The International Financial Services Centres Authority (IFSCA)

RBI/2023-24/118 A.P. (DIR Series) Circular No.13 January 31, 2024 To All Category-I Authorised Dealer Banks Madam/Sir, Guidelines on import of gold by Tariff Rate Quota (TRQ) holders under the India-UAE CEPA as notified by–The International Financial Services Centres Authority (IFSCA) Attention of Authorised Dealer Category – I (AD Category – I) banks is invited to A.P. (D

RBI/2023-24/118 A.P. (DIR Series) Circular No.13 January 31, 2024 To All Category-I Authorised Dealer Banks Madam/Sir, Guidelines on import of gold by Tariff Rate Quota (TRQ) holders under the India-UAE CEPA as notified by–The International Financial Services Centres Authority (IFSCA) Attention of Authorised Dealer Category – I (AD Category – I) banks is invited to A.P. (D

Dec 22, 2023
Foreign Exchange Management (Manner of Receipt and Payment) Regulations, 2023

RBI/2023-24/92 DoR.RET.REC.59/12.01.001/2023-24  December 22, 2023 The Chairperson / CEOs of all Commercial Banks Madam / Dear Sir, Reverse Repo transactions - Reporting in Form ‘A’ Return

RBI/2023-24/92 DoR.RET.REC.59/12.01.001/2023-24  December 22, 2023 The Chairperson / CEOs of all Commercial Banks Madam / Dear Sir, Reverse Repo transactions - Reporting in Form ‘A’ Return

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Page Last Updated on: May 27, 2024

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