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GOVERNMENT OF INDIA
MINISTRY OF FINANCE
LOK SABHA
UNSTARRED QUESTION NO: 148
ANSWERED ON:  14.09.2020
NPAs of PSBs
Dean Kuriakose
Will the Minister of



FINANCE be pleased to state:-


(a) whether the Government has any data on the Non-Performing Assets (NPA) of Public Sector Banks (PSBs) in the Country;
(b) if so, the Bank-wise details including amount involved;
(c) the category-wise share of NPA from loans granted to Agriculture, Business, Education, Personal, Home loan etc.;
(d) whether the Government has any data of businessmen including those who migrated to other countries after obtaining loans fraudulently; and
(e) if so, the number of such cases reported in the country during the last five years?


ANSWER
THE MINISTER OF STATE IN THE MINISTRY OF FINANCE


(a) to (c): As per data reported by RBI for domestic operations, data on bank-wise and category-wise NPAs of PSBs from loans granted to ‘Agriculture and Allied Activities’, ‘Industry’, ‘Retail Loans– Education Loans’, ‘Retail Loans– Housing Loans’ and other categories, as on 31.3.2020, are at Annex. RBI has apprised that data on ‘Business’ and ‘Personal loan’ categories are not collected and maintained by it.
(d) and (e): Central Bureau of Investigation (CBI) has apprised that 38 persons involved in the cases registered by CBI related to financial irregularities with banks fled the country during 1.1.2015 to 31.12.2019. Action is taken as per law in all such cases. Further, Enforcement Directorate has apprised that under the Prevention of Money Laundering Act, 2002 application for Red Corner Notices were filed against 20 persons, extradition requests were sent in respect of 14 persons to various countries, and applications under Fugitive Economic Offenders Act, 2018 were filed against 11 persons.
Besides aforementioned actions by law enforcement agencies a number of policy measures have been taken for deterring, preventing and taking effective action against businesspersons fraudulently obtaining loans and fleeing the country. These include the enactment of the Fugitive Economic Offenders Act, 2018, which provides for attachment of property of a fugitive economic offender, confiscation of his property, and disentitling him from defending any civil claim. Further, Government has advised PSBs to obtain a certified copy of the passport of the promoters/directors and other authorised signatories of companies availing of loan facilities of more than Rs. 50 crore. Heads of PSBs have been empowered to issue requests for issue of Look-Out Circulars.
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