Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship  ||  Calcutta HC: No Penal Proceedings Attracted if Bona-Fide Mistake Occurs in Court Reporting  ||  Bombay HC: Can’t Entertain Application Increasing Valuation of Suit if Pecuniary Jurisdiction Lost  ||  Bom. HC: Information of Previous Bail Applications And Orders to Be Give in All Bail Applications  ||  Cal. HC: Clause in GCC Specifying App. of Officers For Arbitration Violative of S. 12(5) of A&C Act  ||  Cal HC: High Court Lacks Jurisd. When Application u/s 9A of A&C Act Filed Before Commercial Court    

SEBI Board Meeting- (Securities and Exchange Board of India) (24 Aug 2015)

MANU/SPRL/0216/2015

Capital Market

At a Securities and Exchange Board of India meeting, the Board approved several proposals, including: removal of current restriction on the maximum number of anchor investors; amendments to SEBI (Share Based Employee Benefits) Regulations, 2014; and draft amendment to regulations (to be notified on 28 September, 2015) pursuant to the proposed repealing of the Forward Contracts Regulation Act, 1952.

Tags : SEBI   BOARD MEETING   2015   AUGUST  

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