for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

RULE 2: DEFINITIONS


(1) In these rules, unless the context otherwise requires,-

(a) "Act" means the Depositories Act, 1996 (22 of 1996);

(b) "appeal" means an appeal preferred under Sec, 23-A of the Act;

(c) "Appellate Tribunal" means the Securities Appellate Tribunal established under Sec. 15 -K of the Securities and Exchange Board of India Act, 1992 (15 of 1992);

(d) "form" means the form appended to these rules;

(e) "party" means a person who prefers an appeal before the Appellate Tribunal and includes respondent;

(f) "Presiding Officer" means the Presiding Officer of the Securities Appellate Tribunal appointed under Sec. 15-L of the Securities and Exchange Board of India Act, 1992 (15 of 1992);

(g) "rules" means the rules made under the Act;

(h) "Registrar" means the Registrar of the Appellate Tribunal;

(i) "registry" means the registry of the Appellate Tribunal;

(2) words and expressions used and not defined in these rules but defined in the Depositories Act, 1996 shall have the meanings respectively assigned to them in that Act.

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