Tel. HC: Constitutional Validity of Section 38(2) of RP Act and Rule 5.7.1 of ECI’s Handbook Upheld  ||  MP HC: Power Exercised u/s 319 of CrPC Must Come Before Acquittal Order in Case of Joint Result  ||  Del. HC: Order of CIC Directing CBDT to Give Information Regarding Ram Janmabhoomi Trust Set Aside  ||  Ker HC: In Non-Performance of Agreement, Buyer to Get Charge Over Property For Paying Purchase Price  ||  Rajasthan High Court: Reinstate Ayurvedic Doctors Who Haven’t Attained 62 Years of Age  ||  Rajasthan High Court: Accrual Time For Taxing Income to Be Postponed Till Dispute’s Adjudication  ||  Supreme Court: Distributor Not An Agent But An Independent Contractor  ||  Ker. HC: No Member of Hindu Public Can Claim to Perform Services That Only Archakas Can Perform  ||  Bom HC: Emp. to Ensure That Minor Mistakes Due to Candidate’s Disability Shouldn’t Lead to Job Loss  ||  SC Criticises Centre For Not Specifying Range of Rates For Treatment in Pvt. Hospitals & Clinics    

Payment of fees to the Insolvency and Bankruptcy Board of India- (Insolvency and Bankruptcy Board of India) (24 Nov 2022)

MANU/NMIC/0548/2022

Insolvency

1. The Board has recently amended its following regulations, vide which it has effected revision of existing fee structure along with relevant forms, applicable to Insolvency professionals (IPs) and Insolvency Professional Entities (IPEs) and has also introduced regulatory fee as per details in annexure:-

i. IBBI (Insolvency Professionals) Regulations, 2016;

ii. IBBI (Model Bye-Laws and Governing Board of Insolvency Professional Agencies) Regulations, 2016; and

iii. IBBI (Insolvency Resolution Process for Corporate Persons) Regulations, 2016.

2. All Insolvency Professional Agencies (IPAs), their professional members and all IPEs are requested to take note of the aforesaid amendments for strict compliance.

3. The fee referred to in the annexure, for which online payment module is not yet implemented, shall be credited to bank account of the Board, as per details below:-

Beneficiary Name: Insolvency and Bankruptcy Board of India

Bank: Punjab National Bank

A/c No.: 0128002100302250

IFSC: PUNB0112000

Branch: ECE House, Connaught Place, New Delhi-110001

GST Number: 07AAAGI0193K1ZD

4. This circular is issued with the approval of competent authority.

Tags : PAYMENT   FEES   BOARD  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved