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200. Principles governing registration of insolvency professional agency.-

The Board shall have regard to the following principles while registering the insolvency professional agencies under this Code, namely:-

(a) to promote the professional development of and regulation of insolvency professionals;

(b) to promote the services of competent insolvency professionals to cater to the needs of debtors, creditors and such other persons as may be specified;

(c) to promote good professional and ethical conduct amongst insolvency professionals;

(d) to protect the interests of debtors, creditors and such other persons as may be specified;

(e) to promote the growth of insolvency professional agencies for the effective resolution of insolvency and bankruptcy processes under this Code.



Insolvency and Bankruptcy Code Act, 2016 Back




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