for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

RULE 2: SOURCES OF INFORMATION


The Custodian appointed under sub-section (1) of section 3-of the2[Special Court (Trial of Offences Relating to Transactions in Securities) Act, 1992 (hereinafter referred to as the Act)] may entertain for consideration, any information or complaint in writing submitted personally or sent by post to him by-

(a) the Reserve Bank of India;

(b) any bank or financial institution;

(c) any enforcement or investigating agency or Department of the Government;

(d) any officer or authority of the Government;

(e) any person who is engaged in transactions of securities as a dealer, agent or broker;

(f) any other person whose rights or interests in securities are affected : Provided that the information or complaint sent by any person referred to in clauses (e) and (f) shall not be entertained by the Custodian, if it is not accompanied by an affidavit signed by that person, and duly verified by a Magistrate or a Notary Public.

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