Insurance Regulatory and Development Authority (Insurance Brokers) Regulations, 2002


Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Functions of a direct broker View Judgements
  4 Functions of a re-insurance broker View Judgements
  5 Functions of composite broker View Judgements
  6 Application for grant of licence View Judgements
  7 Application to conform to the requirements View Judgements
  8 Furnishing of information, clarification and personal representation View Judgements
  9 Consideration of application View Judgements
  10 Requirements of Capital View Judgements
  11 Procedure for licensing View Judgements
  12 Validity of licence View Judgements
  13 Renewal of licence View Judgements
  14 Procedure where a licence is not granted View Judgements
  15 Effect of refusal to grant licence View Judgements
  16 Issue of a duplicate licence View Judgements
  17 Action against a person acting as an insurance broker without a valid licence View Judgements
  18 Payment of fees and the consequences of failure to pay fees View Judgements
  19 Remuneration View Judgements
  20 Ceiling on business from single client View Judgements
  21 Code of conduct View Judgements
  22 Deposit requirements View Judgements
  23 Segregation of insurance money View Judgements
  24 Professional indemnity insurance View Judgements
  25 Maintenance of books of account, records, etc View Judgements
  26 Submission of half-yearly results View Judgements
  27 Internal control and systems View Judgements
  28 Disclosures to the Authority View Judgements
  29 Authority's right to inspect View Judgements
  30 Notice before inspection View Judgements
  31 Submission of report to the Authority View Judgements
  32 Communication of findings, etc View Judgements
  33 Appointment of investigator View Judgements
  34 Cancellation or suspension of licence with notice View Judgements
  35 Cancellation or suspension of licence without notice View Judgements
  36 Manner of making order of cancellation/suspension with notice View Judgements
  37 Manner of holding enquiry before suspension or cancellation View Judgements
  38 Show-cause notice and order View Judgements
  39 Publication of order of suspension or cancellation View Judgements
  40 Effect of cancellation or suspension of licence View Judgements
  41 General View Judgements



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