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Sebi (Employee Stock Option Scheme and Employee Stock Purchase Scheme) Guidelines, 1999


12. Disclosure in the Directors Report

12.1 The Board of Directors, shall, inter alia, disclose either in the Director’s Report or in the annexure to the Director's Report, the following details of the ESOS:

 

(a) options granted;

 

(b ) the pricing formula;

 

(c) options vested;

 

(d) options exercised;

 

(e) the total number of shares arising as a result of exercise of option;

 

(f) options lapsed;

 

(g) variation of terms of options;

 

(h) money realized by exercise of options;

 

(i) total number of options in force;

 

(j) employee-wise details of options granted to:-

 

(i) senior managerial personal;

 

(ii) any other employee who receives a grant in any one year of option amounting to 5% or more of option granted during that year;

 

(iii) identified employees who were granted option, during any one year, equal to or exceeding 1% of the issued capital (excluding outstanding warrants and conversions) of the company at the time of grant;

 

(k) diluted Earnings Per Share (EPS) pursuant to issue of shares on exercise of option calculated in accordance with International Accounting Standard (IAS) 33.



Sebi (Employee Stock Option Scheme and Employee Stock Purchase Scheme) Guidelines, 1999 Back




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