FORM 'A' RETURN

With a view to monitoring compliance with Cash Reserve Ratio (CRR) by the Scheduled Commercial Banks (SCBs), the Reserve Bank has prescribed a statutory return, i.e., Form A return under Section 42 (2) of the Reserve Bank of India Act 1934. All SCBs are required to submit a provisional return in Form 'A' within 7 days from the expiry of the relevant fortnight. All SCBs data are then disseminated through a Press Communiqué and also through Weekly Statistical Supplement. In addition to monitoring of CRR of banks, the data from the return are also used for compilation of monetary aggregates.

The final Form 'A' / 'B' is required to be sent to RBI within 20 days from expiry of the relevant fortnight. Data from final Form 'A' / 'B' are disseminated through the Reserve Bank of India Bulletin.

The Working Group on "Money Supply: Analytics and Methodology of Compilation (1998)" (Chairman: Dr.Y.V.Reddy) suggested some major additions in the return by including a memorandum and two annexure, covering data on foreign currency liabilities and assets, investments in non-approved securities, subscription to shares, debentures, bonds etc. Current format of the return follows these recommendations.

It uses the underlying XBRL taxonomy for defining the elements. This taxonomy will represent the elements with multi-dimensional view using the Dimensions concept as defined in the Specification 1.0, a part of the XBRL 2.1 standard.

Version Information Version Description Valid From
V1.2 New version for FORM A compulsory from 11-02-2011 26-Mar-2010
V1.1 Second Version for Form A 20-Nov-2009
V1.0 Package for Submission of FormA Return 02-Jan-2009

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