Recovery and Refund department (RRD)

Recovery Division 1

The Division handles work related to:

(i)  Policy matters related to recovery and refund;

(ii)  Recovery cases where the principal amount exceeds one crore and refund related work;

(iii)  Litigation related to recovery;

(iv)  Coordination with the Recovery Officers (ROs) posted at regional offices and maintaining centralized database.





Recovery Division 2

The Division handles work related to:
(i)  Recovery cases where the principal amount due is up to Rupees one crore.

(ii)  Litigation related to recovery;

(iii)  Wadhwa committee related refund work in IPO matters..





Recovery Division 3

The Division handles work related to:

 (i)  Certain assigned recovery cases where the principal due amount exceeds Rupees one crore and refund related work;

 (ii)  Recovery cases where the principal amount due is up to Rupees one crore;

(iii)  Litigation related to recovery.





Recovery Division 4

The Division handles work related to:

 (i)  Certain assigned recovery cases where the principal due amount exceeds Rupees one crore and refund related work;

 (ii)  Recovery cases where the principal amount due is up to Rupees one crore;

(iii)  Litigation related to recovery.