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Securities and Exchange Board of India Act, 1992

31.Rules and regulations to be laid before Parliament.-

Every rule and every regulation made under this Act shall be laid as soon as may be after it is made, before each House of Parliament while it is in session for a total period of thirty days which may be comprised in one session or in two or more successive sessions, and if before the expire of the session immediately following the session or the successive sessions aforesaid, both Houses agree in making any modification in the rule or regulation shall thereafter have effect in only such modified form or be of no effect as the case may be so however that any such modification or annulment shall be without prejudice to the validity of anything previously done under that rule or regulation.



Securities and Exchange Board of India Act, 1992 Back




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