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Securities and Exchange Board of India Act, 1992

28.Power to exempt.-

If the Central Government is of the opinion that it is necessary or expedient so to do in public interest. it may by order published in the Official Gazette, exempt any person or class of persons buying or selling securities or otherwise dealing with the securities market from the operation of the provisions of sub-section (1) of section 12.



Securities and Exchange Board of India Act, 1992 Back




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