Securities and Exchange Board of India (Delisting of Equity Shares) Regulations, 2009


Section
Section Title
  INTRODUCTION
  1. Short title and commencement
  2. Definitions
  3. Applicability
  4. Delisting not permissible in certain circumstances and conditions for delisting
  5. Delisting from all recognised stock exchanges
  6. Delisting from only some of the recognised stock exchanges
  7. Procedure for delisting where no exit opportunity is required
  8. Conditions and procedure for delisting where exit opportunity is required
  9. Applicability of Chapter IV
  10. Public announcement
  11. Escrow account .
  12. Letter of offer
  13. Bidding period
  14. Right of shareholders to participate in the book building process
  15. Offer price
  16. Right of the promoter not to accept the offer price
  17. Minimum number of equity shares to be acquired
  18. Procedure after closure of offer
  19. Failure of offer
  20. Payment of consideration and return of equity shares
  21. Right of remaining shareholders to tender equity shares
  22. Compulsory delisting by a stock exchange
  23. Rights of public shareholders in case of a compulsory delisting
  24. Consequences of compulsory delisting
  25. Power of the Board to issue clarifications
  26. Directions by the Board
  27. Special provisions in case of small companies
  28. Delisting in case of winding up, derecognition,etc
  29. Recognised stock exchanges to monitor compliance
  30. Listing of delisted equity shares
  31. Transitional provisions
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III



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