Section 2   [ View Judgements ]

Definitions


(1) In these regulations, unless the context Otherwise requires, -



(a) "Act" means the Government Securities Act, 2006 (38 of 2006);



(b) "Defaced security" means a security which has become illegible or rendered undecipherable in material parts thereof; and the material parts of such security are those where -



(i) the security number, loan to which it belongs to and the face value of the security or payments of interest are recorded; or



(ii) the endorsement or the name of the payee is written or the transfer is executed; or



(iii) the renewal is recorded.;



(c) "Form" means a form as set out in the Schedule to these regulations;



(d) "Lost security" means a security, which has been lost but does not include a security, which is in possession of some person adversely to the claimant;



(e) "Mutilated security" means a security which has been destroyed, torn or damaged in material parts thereof and the material parts of such security are those where -



(i) the security number, loan to which it belongs to and the face value of the security or payments of interest are recorded; or



(ii) the endorsement or the name of the payee is written or the transfer is executed; or



(iii) the renewal is recorded.



Explanation:- For the purposes of this clause, a security shall be deemed to have been damaged, if the security has been treated or transformed in such a manner that it is impossible to touch and feel the security or endorse it by writing and putting the seal or signature thereon;



(f) "Officer of the Bank" means the officer posted by the Bank to perform the duties under the Act;



(g) "Public Debt Office" means the office of the Bank in whose books the Government security is registered or may be registered;



(h) "Scheduled bank" means a, bank included in the Second Schedule to the



(2) Words and expressions used in these regulations and not defined herein but defined in the Act shall have the same meanings respectively assigned to them in the Act.



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