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Securities and Exchange Board of India Act, 1992

NO.15 OF 1992

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Establishment Of The Securities And Exchange Board Of India

3

Establishment and incorporation of Board

4

Management of the Board

5

Term of office and conditions of service of Chairman and members of the Board

6

Removal of member from office

7

Meetings

8

Vacancies, etc., not to invalidate proceedings of Board

9

Officers and employees of the Board

Chapter III

Transfer Of Assets, Liabilities, Etc., Of The Existing Securities And Exchange Board To The Board

10

Transfer of assets, liabilities, etc., of existing Securities and Exchange Board to the Board

Chapter IV

Powers And Functions Of The Board

11

Functions of Board

Chapter V

Registration Certificate

12

Registration of stock-brokers, sub-brokers, share transfer agents, etc

Chapter VI

Finance, Accounts And Audit

13

Grants by the Central Government

14

Fund

15

Accounts and audit

Chapter VII

Miscellaneous

16

Power of Central Government to issue directions

17

Power of Central Government to supersede the Board

18

Returns and reports

19

Delegation

20

Appeals

21

Savings

22

Members, officers and employees of the Board to be public servants

23

Protection of action taken in good faith

24

Penalty

25

Exemption from tax on wealth and income

26

Cognizance of Offences by courts

27

Offences by companies

28

Power to exempt

29

Power to make rules

30

Power to make regulations

31

Rules and regulations to be laid before Parliament

32

Application of other laws not barred

33

Amendment of certain enactments

34

Power to remove difficulties

35

Repeal and saving

Schedule

Schedule

 

Part I

 

Part II

[4th April, 1992]

An Act to provide for the establishment of a Board to protect the interests of investors in securities and to promote the development of, and to regulate, the securities market and for matters connected therewith or incidental thereto.

BE it enacted by Parliament in the Forty-third Year of the Republic of India as follows:-

Comment: This Act inter-alia seeks to provide a legal framework to protect the interests of investors etc.



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