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Securities and Exchange Board of India Act, 1992

9.Officers and employees of the Board.-

The Board may appoint such other officers and employees as it considers necessary for the efficient discharge of its function under this Act.

(2) The term and other conditions of service of officer and employees of the Board appointed under sub-section (1) shall be such as may be determined by regulations.



Securities and Exchange Board of India Act, 1992 Back




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