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Depositories Act, 1996

[Act No. 22 of Year 1996, dated 20th. September, 1995]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Certificate Of Commencement Of Business

3

Certificate of commencement of business by depositories

Chapter III

Rights And Obligations Of Depositories, Participants, Issuers And Beneficial Owners

4

Agreement between depository and participant

5

Services of depository

6

Surrender of certificate of security

7

Registration of transfer of securities with depository

8

Options to receive security certificate or hold securities with depository

9

Securities in depositories to be in fungible form

10

Rights of depositories and beneficial owner

11

Register of beneficial owner

12

Pledge or hypothecation of securities held in a depository

13

Furnishing of information and records by depository and issuer

14

Option to opt out in respect of any security

15

Act 18 of 1891 to apply to depositories

16

Depositories to indemnify loss in certain cases

17

Rights and obligations of depositories, etc

Chapter IV 

Enquiry And Inspection

18

Power of Board to call for information and enquiry

19

Power of Board to give directions in certain cases

Chapter V 

Penalty

20

Offences

21

Offences by companies

Chapter VI 

Miscellaneous

22

Cognizance of offences by courts

23

Appeals

23A

Appeal to Securities Appellate Tribunal

23B

Procedure and powers of Securities Appellate Tribunal

23C

Right to legal representation

23D

Limitation

23E

Civil court not to have jurisdiction

23F

Appeal to High Court

24

Power of Central Government to make rules

25

Power of Board to make regulations

26

Power of depositories to make bye-laws

27

Rules and regulations to be laid before Parliament

28

Application of other laws not barred

29

Removal of difficulties

30

Amendments to certain enactment

31

Repeal and saving

The Schedule

Amendments To Certain Enactments

 

Part I

 

Part II

 

Part III

 

Part IV

 

Part V

 

Part VI

Depositories (Appeal To Central Government) Rules, 1998

1

Short title and commencement

2

Definitions

3

Form of appeal

4

Time within which appeal is to be preferred

5

Payment of fees

6

Contents of appeal

7

What to accompany Form

8

Filing of affidavits

9

Rights of appellant to appear before the Central Government

10

Authorizing a representative to appear

11

Authorization to be filed

12

Procedure for filing appeal

13

Furnishing of information and documents

14

Date and place of hearing of appeal to be communicated

15

Hearing of appeal

16

Orders by Central Government

17

Order to be signed and dated

18

Order to be communicated to the party

Form

Appeal

An Act to provide for regulation of depositories in securities and for matters connected therewith or incidental thereto

Be it enacted by Parliament in the Forty-seventh Year of the Republic of India as follows: -

Comment: The Act seeks to regulate depositories in securities and matters connected or incidental thereto.



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