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Securitization Act 2002


Who is a secured creditor & when can security be enforced

A secured creditor means any bank or financial institution or any consortium or groups of banks or financial institutions and includes -

  1. Debenture trustee appointed by bank or financial institution
  2. Securitisation company or reconstruction company
  3. Any other trustee holding securities in whose favor security interest is created for due repayment by any borrower of any financial assistance.


Securitization Act 2002 Back




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