Kerala HC: Can’t Condone Delay in Approaching Revision Authority Under Income Tax Act  ||  Karnataka HC: Scope of Judicial Review in Contractual Matters is Extremely Limited  ||  Bom. HC: Release of Film ‘Hamare Baarah’ Permitted After Agreement on Deletion of Certain Portions  ||  All. HC: Without Magistrate’s Permission, Investigation into Non-Cognizable Offence Illegal  ||  Himachal Pradesh High Court: Timeline Cannot be Imposed on Speakers to Decide Resignations of MLAs  ||  Ker. HC: In Quashing Proc. Courts to Look at All Circumstances to See if Case Initiated With Malice  ||  Kar. HC: Women Epicentres of Family Life, Deserve Preferential Treatment in Matters Relating to Bail  ||  Ker. HC: Order Holding Malabar Parota Similar to Bread and Exigible at 5% GST, Stayed  ||  Special Lok Adalat to be Organized by the Supreme Court from July 29  ||  Cal. HC: Bengal Govt. to Ensure Reservation in all Public Employment to Transgender Persons    

SEBI Allows FPIs to Invest in REITs, AIFs and Bonds under Default - (16 Mar 2016)

Securities and Exchange Board of India (SEBI) has allowed Foreign Portfolio Investors or FPIs to invest in units of Real Estate Investment Trusts (REITs), Infrastructure Investment Trusts (InvIts) and Category III Alternative Investment Funds (AIFs).

Tags : SECURITIES AND EXCHANGE BOARD OF INDIA   REITS   AIFS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved