Securities and Exchange Board of India (Credit Rating Agencies) Regulations, 1999


Section
Section Title
  INTRODUCTION
  1. Short title and commencement
  2. Definitions
  3. Application for grant of certificate
  4. Promoter of credit rating agency
  5. Eligibility criteria
  6. Application to conform to the requirements
  7. Furnishing of information, clarification and personal representation
  8. Grant of Certificate
  9. Conditions of certificate and validity period
  10. Renewal of certificate
  11. Procedure where certificate is not granted
  12. Effect of refusal to grant certificate
  13. Code of Conduct
  14. Agreement with the client
  15. Monitoring of ratings
  16. Procedure for review of rating
  17. Internal procedures to be framed
  18. Disclosure of Rating Definitions and Rationale
  19. Submission of information to the Board
  20. Compliance with circulars, etc
  20A. [Fn.1]Appointment of Compliance Officer
  21. Maintenance of Books of Accounts, records, etc
  22. Steps on auditor's report
  23. Confidentiality
  24. Rating process
  25. Definitions
  26. Securities issued by promoter
  27. Securities issued by certain entries, connected with a promoter, or rating agency not to be rated
  28. Securities already rated
  29. Board's right to inspect
  30. Notice before inspection or investigation
  31. Obligations of credit rating agency on inspection or investigation by the Board
  32. Submission of Report to the Board
  33. Communication of Findings etc
  34. Liability for action in case of default
  35. Suspension of registration
  36. Cancellation of registration
  37. Manner of making order of suspension and cancellation
  38. Manner of holding enquiry before suspension or cancellation
  39. Show cause notice and order
  40. Effect of suspension and cancellation of registration of credit rating agency
  41. Publication of order of suspension or cancellation
  42. Appeal to the Central Government [Fn.1]



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