(106 kb)
Disclosure Policy

Date : Sep 11, 2017

TABLE OF CONTENTS
Policy Statement
Activity-wise Negative Lists
Regulatory and Supervisory Activities
Currency Management Activities
Banking Service Activities
Financial Market Activities
Support Activities
Activities related to Monetary Policy and Financial Strategy
Miscellaneous Activities

DISCLOSURE POLICY OF RESERVE BANK OF INDIA

The Reserve Bank of India (RBI) considers disclosure of information under the Right to Information (RTI) Act, 2005 as a very important responsibility and has a positive bias towards disclosure and transparency. The Bank has been proactively disseminating information, not only in compliance with the requirements of the Act, but also with the objective of achieving better corporate governance through greater transparency and accountability. It may, however, be stated that being the Central Bank of the country, in its roles as banker to the Government and banker to the banks, the RBI receives and holds a lot of sensitive information, the disclosure of which may not, at all times, be in the interest of the nation or serve public interest. Similarly, the RBI is also privy at times to personal information of customers of banks and financial institutions apart from its own staff and the disclosure of such personal information would not only compromise the privacy of the concerned individuals, but may also, in some extreme cases endanger their life/security.

The Central Information Commission in its Orders dated October 28, 2010 (File No CIC/SM/A/2010/000148) had, inter-alia, directed the RBI to prepare a disclosure policy in respect of information it may not disclose under the exemption provisions of the RTI Act and post this policy on its website. Accordingly, the Bank has prepared a list of such information, along with the grounds of exemption, which it is not likely to disclose, either wholly or partially under the RTI Act, 2005. While compiling the list, it has been the Bank's endeavor to ensure the objectives of the RTI Act, without jeopardizing the financial stability and economic interests of the State. It may also be noted that the list is only indicative and not exhaustive and is subject to review / revision. Further, each application received under the RTI Act would be examined in light of the provisions of the RTI Act and any decision with respect to non-disclosure by the Bank will be supported by citing the relevant exemption provisions of the RTI Act.

REGULATORY AND SUPERVISORY ACTIVITIES

SR NO TYPE OF INFORMATION ENABLING PROVION OF RTI ACT
1 Information regarding merger/ amalgamation proposal of banks before finalisation and implementation of the scheme. Section 8(1) (d)
2 Information on investment proposals, till the action is complete. Section 8(1) (d)
3 Inspection/Supervisory / scrutiny reports, of banks / Financial Institutions (FIs). Any information derived from these reports or contained in such reports, and supervisory action taken thereon Section 8(1) (a), (d),(j) and (h)
4 Supervisory ratings / gradings of regulated entities Section 8(1) (a), (d)
5 Bank-wise information on HQLA (High Quality Liquid Assets) and bank-wise and entity wise information on SMA (Special Mention Accounts) 8 (1) (a) & (d)
6 Information about annual branch expansion plan of banks during the currency of plan. Section 8 (1) (d)
7 Memoranda on supervisory matters, submitted to the Board for Financial Supervision (BFS). Section 8(1) (a), (d) & (j)
8 Inspection/Scrutiny Reports of NBFCs Section 8 (1) (a) and (d) of RTI Act and Section 45NB of Reserve Bank of India Act, 1934.
9 Returns filed by the NBFCs Section 8 (1) (a) and (d) (j) of RTI Act and Section 45NB of RBI Act.
10 Information received from entities in connection with authorization of a payment system under the Payment and Settlement Systems Act. Section 8 (1) (d)
11 Inspection reports of authorized entities Section 8 (1) (a), (d)
12 Information received from the Board for International Settlement (BIS), other international bodies and Central Banks. Section 8(1)(a) / 8(1)(e) / 8(1)(f)
13 Reports of Committees until they are published. Section 8(1)(e)
14 Supervisory / Inspection manuals/ etc. Section 8 (1) (a) and ( e)
15 Office notes including agenda papers of the meetings of the Central Board / Committee of the Central Board/Board for Financial Supervision, pertaining to formulation of policies, till a decision is taken. Section 8(1) (a)
16 Review of requests for PD authorization. Section 8(1)(d)& (e)
17 Policy notes relating to prudential measures for UCBs, till the policy is finalized and information connected therewith. Section 8(1) (a)
18 Information about annual branch expansion plan of banks during the currency of plan. Section 8(1) (d)
19 Personal and bank account information relating to account holders of banks sought by third party. 8(1) (e) & (j)
20 Copy of the application by the Non-Banking Finance Company (NBFC) for Certificate of Registration sought by third parties. Section 8 (1) (a), (d) and (j)
21 Sensitive information on Money laundering/Terrorist financing Section 8(1)(a)
22 Information shared with/by other investigating agencies regarding cases of Money laundering/Terrorist financing under investigation. Section 8(1)(h)
23 Information relating to appointment of directors on the boards of banks/financial institutions if (a) it involves third party personal information (b) the process is underway. Section 8(1)(e) (j)
24 Information received in confidence from Foreign governments on MUTF. Section 8(1)(f)
25 Information in respect of UCBs obtained in the course of investigation by law enforcement agencies or other sources till finalisation of action thereon. Section 8(1) (d) & (h)
26 Company specific information regarding any decision taken to the extent not published by the Bank Section 8 (1) (a), (d) and (j) of RTI Act and Section 45NB of RBI Act.
27 Company specific details of public deposits, advances etc. except to the extent consolidated figures published by the Bank Section 8 (1) (a), (d) and (j) of RTI Act and Section 45NB of RBI Act.
28 Information in respect of banks obtained in the course of investigation and from other supervisors, law enforcement agencies or other sources till finalisation of action thereon Section 8 (1) (h)
29 Data on advances against select sensitive commodities collected under monthly BSR-3 return from all scheduled commercial banks except in consolidated form. Section 8 (1) (a)
30 The data in respect of individual banks / financial institutions (like bilateral exposures etc.) collected for specific purposes (Network Analysis and stress testing etc) and the findings Section 8 (1) (d)
31 Data pertaining to maintenance of SLR furnished in Return in Form VIII by all SCBs and Local area banks, under Section 24 of BR Act, 1949 Section 8 (1) (d)
32 Documents related to Board for Payment and Settlement Systems (BPSS) connected with the agenda notes submitted to and the minutes of the meetings of BPSS Section 8(1) (a) & (d)
33 The notes put up to inter Departmental Group (IDG)/BPSS in connection with cases for authorisation (both new and renewal cases) of payment systems Section 8(1) (d)
34 Policy notes relating to prudential measures for banks, till the policy is finalized and information connected therewith. Section 8 (1) (a)

CURRENCY MANAGEMENT ACTIVITIES

SR NO TYPE OF INFORMATION ENABLING PROVION OF RTI ACT
1

Specific technical information on material, design and security features of banknotes.

Information on form, material, design, and security features of banknotes, other than available on the Bank's website.

Information relating to proposed changes in design, security features, etc. of banknotes and process followed therefor.

Section 8 (1) (a)
2

All correspondence relating to security or integrity of the banknotes (material, design and security features)

(a) Details regarding forecasting process of requirement of currency

(b) Future indents.

(c) Details about all future projects relating to currency management matters which are at planning stage.

Section 8 (1) (a)
3 Contract information on supply of material, design and security features of currency including price, technical specifications, patents and names of vendors. Section 8(1) (a)
4 Information contained in currency chest inspection reports, information on financials and supervisory assessment of banks obtained from other departments of the Bank and any information, the disclosure of which is likely to have adverse implications for the security of treasure held by currency chest. Critical information relating to technical specifications, operations including movement of treasure, cash balances and security arrangements of currency chests, the disclosure of which is likely to have adverse implications for the security of treasure held by currency chests. Section 8 (1) (a)
5 Current data pending final reconciliation\Information pertaining to forensic report on forged notes. Section 8(1) (a)
6 Information relating to shortage / fraud and investigation where proceedings are pending before any judicial / quasi-judicial authorities. Section 8(1) (a) & (h)
7 Security arrangements, recordings of CCTV and security area related critical documents / information. Section 8(1) (a)
8 Office-wise / currency chest-wise information about supplies of notes and stock position with respect to a reasonable period prior to the date of receipt of request. Section 8(1)(a)
9 Detection data for individual bank branches / currency chests. Section 8(1) (a)
10 Systems specifications such as Currency Verification and Processing System etc., and data pending reconciliation. Section 8(1) (a) and (d)
11 Information on specimen foreign currency notes held in record Section 8(1) (e) & (f)
12 Names of officials associated with decisions on policy matters involving design and security features of banknotes Section 8(1) (a) & (g)

BANKING SERVICE ACTIVITIES

SR NO TYPE OF INFORMATION ENABLING PROVION OF RTI ACT
1 Copy of agreement signed by RBI with various State Governments and agency banks as also the amount of agency commission paid to individual banks and the business wise details of such agency commission. Section 8(1) (a) &(e)
2 Any information maintained by the department in a fiduciary capacity like details and operations of accounts maintained with RBI by Central / State Governments /banks /other eligible Institutions, any information relating to treasure and inspection reports. Section 8(1) (a) (d) and ( e )
3 Any third party information, (except for legal heirs with supporting evidence) seeking information about investment detail in securities, bonds, etc. Section 8(1) ( e) & (f)
4 Critical, confidential and market sensitive unpublished information pertaining to RBI's activities like transfer of surplus to Government, details of earnings/monthly profit and loss, gains/losses from various activities, valuation details, details of liabilities and assets / securities held and correspondence with the Government which are sensitive in nature. Section 8(1) (a)

FINANCIAL MARKET ACTIVITIES

SR NO TYPE OF INFORMATION ENABLING PROVION OF RTI ACT
1 Information relating to decision making of investment strategy, reserve management operations, risk management activities, activities undertaken on behalf of the Government of India, interactions with international institutions/organizations and formulation of gold policy. Section 8(1) (a), (d), (e) and (f)
2 Inputs for arriving at a major policy decision such as monetary policy, transfer of profits to Government, etc. till the action is complete. Section 8(1)(a)
3 References under Foreign Exchange Management Act (FEMA) from / to Government of India, which are secret / confidential in nature. Section 8(1) (a)
4 Market transactions by RBI on behalf of the State Governments and others Individual party-wise transactions Market monitoring – internal notes. Section 8(1) (a) (d) & (e)
5 Individual party-wise auction information Section 8(1) (a)(d)&(e)
6 Call / Term / Notice Money - Transaction wise data section 8(1)(d) and ( e)
7 Market repo- Transaction-wise data, except to the extent published. section 8(1)(d) and ( e)
8 Collateral Based Lending Operations CBLO – Transaction-wise data, except to the extent published. section 8(1)(d) and ( e)
9 Commercial Paper- Data pertaining to primary issuances, except to the extent published. section 8(1)(d) and ( e)
10 Certificate of Deposit- Data pertaining to primary issuances, except to the extent published. section 8(1)(d) and ( e)
11 Liquidity Adjustment Facility (LAF) Transaction-wise data, except to the extent published. section 8(1)(d) and ( e)
12 Government securities and Treasury Bills Transaction-wise data, except to the extent published. section 8(1)(d) and ( e)
13 Investment by Foreign Institutional Investors (FII) in G-Sec and Corporate bonds- Account-wise data from custodial banks section 8(1)(d) and ( e)
14 Interest Rate Swaps (IRS) - Entity-wise data received from Clearing Corporation of India Limited (CCIL) and client level data received from banks. Section 8(1)(d)& (e)
15 Currency Futures - Limited entity-wise data received from SEBI. Section 8(1)(d)& (e)
16 Government of India Cash/Investment balances/ Ways and Means Advances (WMA)/ Over Draft (OD) except to the extent published in the weekly statement or other RBI publications. States’ Investments/ WMA/OD except to the extent consolidated figures are published in the weekly statement or elsewhere. Section 8(1) (a)(d)&(e)
17 Individual Primary Dealer (PD)-wise underwriting auction bids and/or results. Section 8(1)(d)& (e)
18 Individual PD-wise/ PD system details of the financial and other data other than that published by RBI. Section 8(1)(d)& (e)

SUPPORT ACTIVITIES

SR NO TYPE OF INFORMATION ENABLING PROVION OF RTI ACT
1 CTEO Reports, CVC Report Section 8 (1) (h)
2 Information relating to development / implementation of software. Section 8(1) (d)
3 Legal Opinions furnished by Legal Department and notes and papers received from various Central Office Departments and Regional Offices in connection thereto. Section 8(1)(e)
4 Any information or document (other than that pertains to applicant himself) that may come in to the knowledge or possession of the Banking Ombudsman/ Appellate Authority/ Consumer Education and Protection Department in the course of dealing with complaints against banks or RBI /appeals against the decision of BO 8 (1) (j)
(subject to third party notice)
5

i) Personal details of the employee (other than self) such as

a. Various deductions from salary including quantum

b. Bank Account Details;

c. Amounts of loans and advances availed

d. Information relating to movable /immovable properties;

e. The nature of illness.

f. Information relating to LFC except the amount reimbursed.

g. Names of dependants for claiming various facilities.

8 (1) (j)
6 ii) Details of Superannuation benefits like Provident Fund, Gratuity, Encashment of leave, commuted value of pension paid to individuals (except to legal heirs in case of death). Also, information on compassionate package paid on behalf of individuals. Section 8(1)(j)
7 Nominee Details of the employees towards Provident Fund, Gratuity, Group Savings Linked Insurance (GSLI ), or any other nominations made by the employee but sought by third party. Section 8 (1) (j)
8 Information relating to location / distribution of systems, architecture of the applications / networks and physical security of computer financial system/ networks. Section 8(1) (a)
9 Information in respect of backup arrangements at the various data centres and the IT installations of the Bank and also the Business Continuity Plan and Disaster Recovery Management of the Bank for running the various application. Section 8(1) (a)
10 Financial and non-financial classified transactions performed on a computer /computer systems/networks in the data centres. Section 8(1) (a)
11 Encrypted Message /data, transactions and system of encryption relating to financial and non-financial transactions flowing in and out of the Bank's systems. Section 8(1) (a)
12 Details of software developed, implemented and used in the Bank, which is proprietary to the Bank and revealing of the same would be detrimental to the security of the Bank's operations Section 8(1) (a)
13 Audit trails/computer logs and access control systems and data. Section 8(1) (a)
14 Building plans / floor plans and other infrastructure systems and arrangements sensitive from security point of view. Section 8 (1) (a)
15

Information relating to bidders

a) Information relating to bids till a decision is taken

b) Information relating to rejected bids

c) Personal information relating to bidders.

Section 8 (1) (d), e) & (j)
16 Any information related to the services / work / products treated as confidential by bidder / service provider / contractor in his own business interests. Section 8 (1) (d) & (e)
17 The intellectual property and other details of various methodologies /computer /algorithms/ programs, including those involving the inputs from external consultants (Network Analysis etc) Section 8 (1) (d)
18 PAR marks of third party. Section 8(1)(e) and (j)
19 Examination and Interview marks of unsuccessful candidates (in Bank’s internal exam/interview) other than that of requestor. Section 8(1)(j)
20 Details of other employee’s service details / representations of third parties and connected notings & correspondence. Section 8(1)(j)
21 Personal details of leave application such as nature of sickness etc. of the employee sought by third party. Section 8(1)(e) and (j)
22 List of employees of doubtful integrity. Section 8(1)(e), (h) & (j)
23 Agreed list of employees prepared in consultation with the Central Bureau of Investigation. Section 8 (1) ( e), (h) & (j)
24 Complaints which includes the name of the complainant, nature of complaint and the individual / authority against which complaint has been made. Section 8(1) (e), (g), (h) & (j)
25 Vigilance Audit Report Section 8(1)(a)(g), (h) and (j)
26 Opinions Furnished by Legal advisers/advocates/Legal Department Section 8 (1) (e) & (h)
27 Information about tenders, final accepted price, payment terms, name of L 1 bidder and other general information during the course of tendering process. Section 8(1) (d) and (e)
28 Fee structure , bio-data and other details of advocates, solicitors & senior counsel and other professionals and professional bodies engaged by the Bank unless consented to by the concerned under Section 11 of the Right to Information Act, 2005. Section 8(1) (d) and (e)
29

Information sought by candidates regarding

a) Procedure established for evaluation of exam papers

b) Information regarding institutions /personnel and other details of examiners/ paper setters/paper evaluators/members of the interview Boards/ personnel involved in conducting/supervising the written examinations at various examination centres and external institutions which conduct such examinations on our behalf (both in respect of internal promotions as well as market recruitments)

c) Instructions issued to the examiners and moderators.

d) Model answers, if any, given to the examiners.

Section 8(1) (e) / (g)/ (j)
30 Marks obtained by a candidate in the written examination and/or interview (in the case of internal promotion as well as market recruitment) as also cut­off marks for selection of candidates till the selection process is completed. Section 8 (1) (e) and (j)
31 Copies of representations /information contained in representations, in connection with transfer, promotion, regularization of absence and correspondence received from officers etc. Section 8(1)(j)
32 Information/papers pertaining to departmental enquiries sought by third parties. Section 8(1)(j)
33 Information pertaining to security and safety arrangements at RBI offices Section 8(1)(a)
34 Performance Appraisal Report (PAR), service file details sought by third party. Section 8(1)(e) and (j)
35 Residential addresses of our staff. Section 8(1)(j)
36 Information relating to sexual harassment cases, such as the complaint, the identity and addresses of the aggrieved woman, respondent and witnesses, any information relating to conciliation and inquiry proceedings, recommendations of the Internal Committee or the Local Committee, as the case may be, and the action taken thereon. Section 8(1)(j) of the RTI Act and Section 16 of The Sexual Harassment of Women at Workplace (Prevention, Prohibition and Redressal) Act,2013.

ACTIVITIES RELATED TO MONETARY POLICY AND FINANCIAL STRATEGY

SR NO TYPE OF INFORMATION ENABLING PROVION OF RTI ACT
1 The FSB discussion papers / reports which FSU has access to as the nodal / secretariat department for Bank's participation / representation in the Financial Stability Board (FSB) but which are not in the public domain Section 8 (1) (a)
2 The details of the individual responses in the Systemic Risk Survey being conducted by FSU, which go as inputs in the FSRs Section 8 (1) (e)
3 Policy formulation inputs received / collected from market participants / public. Section 8 (1) ( e)
4 Material related to policy formulations on Current Account and Capital Account transaction. Section 8 (1) (a)
5 Summary records of discussions of Monetary Policy Strategy meetings. Section 8(1)(a)
6 Minutes of the meetings of Inter-Departmental Group on Growth and Inflation Projections. Section 8(1)(a)
7 Proceedings of the Technical Advisory Committee (TAC) on Monetary Policy, till it is published. Section 8(1)(a)
8 The internal notes and reports (Systemic Risk Monitor, Monthly Market Monitor etc.) pertaining to analysis and assessment of systemic risks in various areas Section 8(1) (e)
9 Projections on balance of payments. Section 8 (1) (a)
10 Entity-wise information on banking, corporate, external sector and survey statistics to the extent it affects the competitiveness of the entity concerned and /or of any other third party concerned. Section 8(1)(d) & (e) & (j)
11 Entity-wise data relating to non-financial private limited companies to the extent not published. Section 8(1)(d) & e)
12 Intervention operations-(Open Market Operations (OMO), except to the extent published. Section 8(1)(a)
13 Intervention operations in forex market, except to the extent published. Section 8(1)(a)

MISCELLANEOUS ACTIVITIES

SR NO TYPE OF INFORMATION ENABLING PROVION OF RTI ACT
1 Notes related to sharing of information with foreign governments and supra national authorities like World Bank/ IMF, etc. Section 8(1) (a) & (f)
2 Policy notes relating to individual institutions and note on discussions held with Rating Agencies for their accreditation 8(1)(d) & ( e)
3 Correspondence with Government relating to proposed amendments to various Acts( till the actions are complete) Section 8(1) (a)
4 Letters containing cabinet papers including record of deliberations of the council of ministers, received from the Government. Section 8(1) (i)
5 Information provided to Government / Parliament in connection with Parliamentary Questions prior to its being laid before the Parliament. Section 8(1) (c)
6 References made to Government of India or its agencies which are pending for decision. Section 8(1) (a)
7 Matters referred to investigating agencies such as DoE, DRI, CBI, etc. Section 8(1) (h)
8 Office notes including agenda papers of the meetings of the Central Board/Committee of the Central Board/Board for Financial Supervision, pertaining to formulation of policies, till a decision is taken. Section 8(1) (a)
9 Memoranda on supervisory matters, submitted to the Board for Financial Supervision (BFS) / Central Board / Committee of the Central Board to the extent, the information is entity specific information or may be sensitive in nature, the disclosure of which is likely to cause economic disruptions. Section 8(1) (a), (d) and (j)
10 Agenda and minutes of the meetings of the BFS and its Audit Sub-Committee To the extent relating to any specific bank/FI or entity where the information involved may be sensitive in nature, the disclosure of which may cause disruptions and projections on any sector of economy till the same is published. Section 8(1) (a), (d)

Top