AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Companies Act, 2013


390. Offer of Indian Depository Receipts.

Notwithstanding anything contained in any other law for the time being in force, the Central Government may make rules applicable foró

a.     the offer of Indian Depository Receipts;

b.    the requirement of disclosures in prospectus or letter of offer issued in connection with Indian Depository Receipts;

c.     the manner in which the Indian Depository Receipts shall be dealt with in a depository mode and by custodian and underwriters; and

d.    the manner of sale, transfer or transmission of Indian Depository Receipts, by a company incorporated or to be incorporated outside India, whether the company has or has not established, or will or will not establish, any place of business in India.



Companies Act, 2013 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys