Securities and Exchange Board of India Act, 1992


Section
Section Title
  Preamble
  1 Short Title, Extent and Commencement View Judgements
  2 Definitions View Judgements
  3 Establishment and Incorporation of Board View Judgements
  4 Management of the Board View Judgements
  5 Term of Office and Conditions of Service of Chairman and Members of the Boards View Judgements
  6 Removal of Member from Office View Judgements
  7 Meetings View Judgements
  7A Member not to participate in meeting in certain cases View Judgements
  8 Vacancies, etc., not to invalidate proceedings of board View Judgements
  9 Officers and Employees of the board View Judgements
  10 Transfer of assets, liabilities, etc., of existing securities and exchange board to the board View Judgements
  11 Functions of Board View Judgements
  11A Matters to be disclosed by the Companies View Judgements
  11B Power to Issue directions View Judgements
  12 Registration of Stock-brokers, Sub-brokers, Share transfer agents, etc. View Judgements
  13 Grants by the Central Government View Judgements
  14 Fund View Judgements
  15 Accounts and Audit View Judgements
  15A Penalty For Failure To Furnish Information, Return, Etc. View Judgements
  15B Penalty For Failure By Any Person To Enter Into Agreement With Clients. View Judgements
  15C Penalty For Failure To Redress Investors' Grievances. View Judgements
  15D Penalty For Certain Defaults In Case Of Mutual Funds. View Judgements
  15E Penalty For Failure To Observe Rules And Regulations By An Asset Management Company. View Judgements
  15F Penalty For Default In Case Of Stock-brokers. View Judgements
  15G Penalty For Insider Trading. View Judgements
  15H Penalty For Non-disclosure Of Acquisition Of Shares And Take-overs. View Judgements
  15I Power To Adjudicate. View Judgements
  15J Factors To Be Taken Into Account By The Adjudicating Officer. View Judgements
  15K Establishment Of Securities Appellate Tribunals. View Judgements
  15L Composition Of Securities Appellate Tribunal. View Judgements
  15M Qualifications For Appointment As Presiding Officer Of The Securities Appellate Tribunal. View Judgements
  15N Terms Of Office. View Judgements
  15-O Salary And Allowances And Other Terms And Conditions Of Service Of Presiding Officers. View Judgements
  15P Filling Up Of Vacancies. View Judgements
  15Q Resignation And Removal. View Judgements
  15R Orders Constituting Appellate Tribunal To Be Final And Not To Invalidate Its Proceedings. View Judgements
  15S Staff Of The Securities Appellate Tribunal. View Judgements
  15T Appeal To The Securities Appellate Tribunal. View Judgements
  15U Procedure And Powers Of The Securities Appellate Tribunal. View Judgements
  15V Right To Legal Representation. View Judgements
  15W Limitation. View Judgements
  15X Presiding Officer And Stall Of Securities Appellate Tribunals To Be Public Servants. View Judgements
  15Y Civil Court Not To Have Jurisdiction. View Judgements
  15Z Appeal To High Court. View Judgements
  16 Power Of Central Government To Issue Directions. View Judgements
  17 Power Of Central Government To Supersede The Board. View Judgements
  18 Returns And Reports. View Judgements
  19 Delegation. View Judgements
  20 Appeals. View Judgements
  20A Bar Of Jurisdiction. View Judgements
  21 Savings. View Judgements
  22 Members, Officers And Employees Of The Board To Be Public Servants. View Judgements
  23 Protection Of Action Taken In Good Faith. View Judgements
  24 Offences. View Judgements
  25 Exemption From Tax On Wealth And Income. View Judgements
  26 Cognizance Of Offences By Courts. View Judgements
  27 Offences By Companies. View Judgements
  28 Power To Exempt. View Judgements
  29 Power To Make Rules. View Judgements
  30 Power To Make Regulations. View Judgements
  31 Rules And Regulations To Be Laid Before Parliament. View Judgements
  32 Application Of Other Laws Not Barred. View Judgements
  33 Amendment Of Certain Enactments. View Judgements
  34 Power To Remove Difficulties. View Judgements
  35 Repeal And Saving. View Judgements

Schedule          
  Part 1 Amendments To The Capital Issues (Control) Act, 1947 View Judgements
  Part 2 Amendments To The Securities Contracts (Regulation) Act, 1956 View Judgements



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