SECURITIES CONTRACTS (REGULATION) ACT, 1956


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  2A INTERPRETATION OF CERTAIN WORDS AND EXPRESSIONS View Judgements
  3 APPLICATION FOR RECOGNITION OF STOCK EXCHANGES View Judgements
  4 GRANT OF RECOGNITION TO STOCK EXCHANGES View Judgements
  5 WITHDRAWAL OF RECOGNITION View Judgements
  6 POWER OF CENTRAL GOVERNMENT TO CALL FOR PERIODICAL RETURNS OR DIRECT INQUIRIES TO BE MADE View Judgements
  7 ANNUAL REPORTS TO BE FURNISHED TO CENTRAL GOVERNMENT BY STOCK EXCHANGES View Judgements
  7A POWER OF RECOGNISED STOCK EXCHANGE TO MAKE RULES RESTRICTING OF VOTING RIGHTS ETC View Judgements
  8 POWER OF CENTRAL GOVERNMENT TO DIRECT RULES TO BE MADE OR TO MAKE RULES View Judgements
  9 POWER OF RECOGNISED STOCK EXCHANGES TO MAKE BYE--LAWS View Judgements
  10 POWER OF SECURITIES AND EXCHANGE BOARD OF INDIA TO MAKE OR AMEND BYE--LAWS OF RECOGNISED STOCK EXCHANGES View Judgements
  11 POWER OF CENTRAL GOVERNMENT TO SUPERSEDE GOVERNING BODY OF A RECOGNISED STOCK EXCHANGE View Judgements
  12 POWER TO SUSPEND BUSINESS OF RECOGNISED STOCK EXCHANGES View Judgements
  13 CONTRACTS IN NOTIFIED AREAS ILLEGAL IN CERTAIN CIRCUMSTANCES View Judgements
  13A ADDITIONAL TRADING FLOOR View Judgements
  14 CONTRACTS IN NOTIFIED AREAS TO BE VOID IN CERTAIN CIRCUMSTANCES View Judgements
  15 MEMBERS MAY NOT ACT AS PRINCIPALS IN CERTAIN CIRCUMSTANCES View Judgements
  16 POWER TO PROHIBIT CONTRACTS IN CERTAIN CASES View Judgements
  17 LICENSING OF DEALERS IN SECURITIES IN CERTAIN AREAS View Judgements
  18 EXCLUSION OF SPOT DELIVERY CONTRACTS FROM SECTIONS 13, 14, 15 AND 17 View Judgements
  18A CONTRACT IN DERIVATIVE View Judgements
  19 STOCK EXCHANGES OTHER THAN RECOGNISED STOCK EXCHANGES PROHIBITED View Judgements
  20 PROHIBITION OF OPTIONS IN SECURITIES View Judgements
  21 CONDITIONS FOR LISTING View Judgements
  22 RIGHT OF APPEAL AGAINST REFUSAL OF STOCK EXCHANGES TO LIST SECURITIES OF PUBLIC COMPANIES View Judgements
  22A RIGHT OF APPEAL TO SECURITIES APPELLATE TRIBUNAL AGAINST REFUSAL OF STOCK EXCHANGE TO LIST SECURITIES OF PUBLIC COMPANIES View Judgements
  22B PROCEDURE AND POWERS OF SECURITIES APPELLATE TRIBUNAL View Judgements
  22C RIGHT TO LEGAL REPRESENTATION View Judgements
  22D LIMITATION View Judgements
  22E CIVIL COURT NOT LO HAVE JURISDICTION View Judgements
  22F APPEAL TO HIGH COURT View Judgements
  23 PENALTIES View Judgements
  24 OFFENCES BY COMPANIES View Judgements
  25 CERTAIN OFFENCES TO BE COGNIZABLE View Judgements
  26 JURISDICTION TO TRY OFFENCES UNDER THIS ACT View Judgements
  27 TITLE TO DIVIDENDS View Judgements
  27A RIGHT TO RECEIVE INCOME FROM COLLECTIVE INVESTMENT SCHEME View Judgements
  28 ACT NOT TO APPLY IN CERTAIN CASES View Judgements
  29 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  29A POWER TO DELEGATE View Judgements
  30 POWER TO MAKE RULES View Judgements
  31 REPEAL View Judgements



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