Cal. HC: WB Government Directed to Finalise Minimum Wage of Tea Plantation Workers Within Six Weeks  ||  Delhi HC: Woman Cannot be Held Liable for Her Lover Committing Suicide Due to Love Failure  ||  All. HC: Medical Report Determining Age of Victim in POCSO Cases to be Submitted to Court Promptly  ||  Concerns About Rise in Low-Quality Law Colleges Raised by Bar Council of India  ||  Appointment of Technical Assistants as Assistant Engineers in Tamil Nadu PWD Upheld by Supreme Court  ||  Committee to Examine Issues Relating to Queer Community Constituted by Central Government  ||  Karnataka High Court: Accused can’t be Morally Convicted by Trial Court in Absence of Legal Proof  ||  Supreme Court in Plea for 100% EVM-VVPAT Verification: Human Interference to Create Problems  ||  Bom HC: Person Cannot be Deprived of Right to Sleep by Recording Statements at Unearthly Hours  ||  Supreme Court: Enable E-Filing & Virtual Appearance Facilities At UP District Courts    

Simplification of Account Opening Kit- (Securities and Exchange Board of India) (12 Jul 2016)

MANU/SDEP/0002/2016

Capital Market

The Securities and Exchange Board of India negated the need for physical presence of a stockbroker or depository participant at the opening of a trading account.

While previously a stockbroker or depository participant was required to provide a copy of several standard documents part of the account opening kit to clients physically, now the same can be made available electronically or as hard-copy.

Relevant : Simplification and Rationalization of Trading Account Opening Process MANU/SSMD/0047/2011

Tags : TRADING ACCOUNT   CAPITAL MARKET   STOCKBROKER  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved