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Securities Contracts (Regulation) Act, 1956

Act No.42 OF 1956

Contents

Sections

Particulars

Preliminary

1

Short title, extent and commencement

2

Definitions

Recognised Stock Exchanges

3

Application for recognition of stock exchanges

4

Grant of recognition to stock exchanges

5

Withdrawal of recognition

6

Power of Central Government to call for periodical returns or direct inquires to be made

7

Annual reports to be furnished to Central Government by stock exchanges

8

Power of Central Government to direct rules to be made or to make rules

9

Power of recognised stock exchanges to make bye-laws

10

Power of Central Government to make or amend bye-laws of recognised stock exchanges

11

Power of Central Government to supersede governing body of a recognised stock exchange

12

Power to suspend business of recognised stock exchanges

13

Contracts in notified areas illegal in certain circumstances

14

Contracts in notified areas to be void in certain circumstances

15

Members may not act as principals in certain circumstances

16

Power to prohibit contracts in certain cases

17

Licensing of dealers in securities in certain areas

18

Exclusion of spot delivery contracts from sections 13,14, 15 and 17

19

Stock exchanges other than recognised stock exchanges prohibited

20

Prohibition of options in securities

21

Power to compel listing of securities by public companies

22

Right of appeal against refusal by stock exchanges to list securities of public companies

23

Penalties

24

Offences by companies

25

Certain offences to be cognizable

26

Jurisdiction to try offences under this Act

Miscellaneous

27

Title to dividends

28

Act not to apply in certain cases

29

Protection of action taken in good faith

30

Power to make rules

31

The Bombay Securities Contracts Control Act, 1925 (Bombay Act 8 of 1925), is hereby [repealed]

An Act to prevent undesirable transactions in securities by regulating the business of dealing therein, by prohibiting options and by providing for certain other matters connected therewith.

BE it enacted by Parliament in the Seventh Year of the Republic of India as follows:



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