Report on Lack of AC, Drinking Water and WiFi at DU Law Faculty Sought by Delhi High Court  ||  All. HC: DCP Pulled Up for Directing Further Investigation Without Leave of the Magistrate  ||  Kerala HC: Husband Acquitted u/s 304B IPC Can be Held Guilty u/s 498A IPC if Facts Permit  ||  Karnataka Prohibition of Violence Against Advocates Act, 2023 Comes Into Effect From 10th June, 2024  ||  Karnataka HC: PIL Seeking Declaration that Temples are Not Public Authorities, Dismissed  ||  Bom. HC: Karan Johar Files Suit Against Makers of the Film “Shaadi Ke Director Karan Aur Johar”  ||  Mad. HC: Bar Associations to Pay 15000 to 20,000 to Junior Lawyers Practicing in State  ||  Kerala High Court: E-Toilets to be Build for Flood Affected Tribal Families  ||  Amalgamation of Air Asia With Air India Express Approved by NCLT  ||  SC: Accused Refusing to Undergo Medical Examination Amounts to Non-Cooperation With Investigation    

Insurers permitted to classify investments in Preference Shares and Equity Shares as part of "Approved Investment" on specified conditions- (Insurance Regulatory and Development Authority) (27 Sep 2021)

MANU/IRDA/0100/2021

Insurance

In continuation to circular no.: IRDAI/F&I/CIR/INV/065/03/2021 Dt. 31st March, 2021 on the subject, the Authority in exercise of its powers conferred under Regulation 14(2) of the IRDAI (Investments) Regulations, 2016, hereby permits Insurers to classify investments in Preference Shares and Equity Shares as part of "Approved Investment" if dividend is paid on such Shares "for at least 2 years out of 3 consecutive years immediately preceding" instead of "for at least 2 consecutive years immediately preceding" [as required under Regulation 3(a)(4) and 3(a)(5) of IRDAI [Investment] Regulations, 2016] for the period from 1st October, 2021 to 31st March, 2022.

Tags : CLASSIFICATION   PERMISSION   PREFERENCE SHARES  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved