Securities and Exchange Board of India (Mutual Funds) Regulations, 1996


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, application and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : REGISTRATION OF MUTUAL FUND View Judgements
  3 Application for registration View Judgements
  4 Application fee to accompany the application View Judgements
  5 Application to conform to the requirements View Judgements
  6 Furnishing information View Judgements
  7 Eligibility criteria View Judgements
  8 Consideration of application View Judgements
  9 Grant of Certificate of Registration View Judgements
  10 Terms and conditions of registration View Judgements
  11 Rejection of application View Judgements
  12 Payment of service fee View Judgements
  13 Failure to pay service fee View Judgements
  title CHAPTER III : CONSTITUTION AND MANAGEMENT OF MUTUAL FUND AND OPERATION OF TRUSTEES, ETC View Judgements
  14 Trust Deed to be registered under the Registration Act View Judgements
  15 Contents of trust deed View Judgements
  16 Disqualification from being appointed as trustees View Judgements
  17 Approval of the Board for appointment of trustee View Judgements
  18 Rights and obligations of the trustees View Judgements
  title CHAPTER IV : CONSTITUTION AND MANAGEMENT OF ASSET MANAGEMENT COMPANY AND CUSTODIAN View Judgements
  19 Application by an asset management company View Judgements
  20 Appointment of an asset management company View Judgements
  21 Eligibility criteria for appointment of asset management company View Judgements
  22 Terms and conditions to be complied with View Judgements
  23 Procedure where approval is not granted View Judgements
  24 Restrictions on business activities of the asset management company View Judgements
  25 Asset Management Company and its obligations View Judgements
  26 Appointment of Custodian View Judgements
  27 Agreement with Custodian View Judgements
  title CHAPTER V : SCHEMES OF MUTUAL FUND View Judgements
  28 Procedure for launching of schemes View Judgements
  29 Disclosures in the offer document View Judgements
  30 Advertisement material View Judgements
  31 Misleading statements View Judgements
  32 Listing of close ended schemes View Judgements
  33 Repurchase of close ended schemes View Judgements
  34 Offering Period View Judgements
  35 Allotment of Units and refunds of moneys View Judgements
  36 Unit certificates or Statement of Accounts View Judgements
  37 Transfer of units View Judgements
  38 Guaranteed returns View Judgements
  39 Winding up View Judgements
  40 Effect of winding up View Judgements
  41 Procedure and Manner of winding up View Judgements
  42 Winding up of the scheme View Judgements
  title CHAPTER VI : INVESTMENT OBJECTIVES AND VALUATION POLICIES View Judgements
  43 Investment objective View Judgements
  44 Investment, borrowing, restriction, etc View Judgements
  45 Option Trading, etc View Judgements
  46 Underwriting of Securities View Judgements
  47 Method of valuation of investments View Judgements
  48 Computation of Net Asset Value View Judgements
  49 Pricing of Units View Judgements
  title CHAPTER VI : A Real Estate Mutual Fund Schemes View Judgements
  49A Definitions View Judgements
  49B Applicability View Judgements
  49C Additional eligibility criteria View Judgements
  49D Other conditions for real estate mutual fund schemes View Judgements
  49E Permissible investments View Judgements
  49F Valuation of real estates assets and declaration of net asset value View Judgements
  49G Duties of asset management company View Judgements
  49H Usage of real estate assets of a real estate mutual fund scheme View Judgements
  49I Duties of trustees View Judgements
  49J Disclosures in offer document and other disclosures View Judgements
  49K Transactions by employees etc View Judgements
  title CHAPTER VII : GENERAL OBLIGATIONS View Judgements
  50 To maintain proper books of accounts and records, etc View Judgements
  51 Financial year View Judgements
  52 Limitation on fees and expenses on issue of schemes View Judgements
  52A Rule View Judgements
  53 Despatch of warrants and proceeds View Judgements
  54 Annual Report View Judgements
  55 Auditor's Report View Judgements
  56 Publication of Annual Report and summary thereof View Judgements
  57 Annual Report to be forwarded to the Board View Judgements
  58 Periodic and continual disclosures View Judgements
  59 Half Yearly disclosures View Judgements
  60 Disclosures to the investors View Judgements
  title CHAPTER VIII : INSPECTION ANDAUDIT View Judgements
  61 Board's right to inspect and investigation View Judgements
  62 Notice before inspection and investigation View Judgements
  63 Obligations on inspection and investigation View Judgements
  64 Submission of report to the Board View Judgements
  65 Communications of findings, etc View Judgements
  66 Appointment of Auditor View Judgements
  67 Payment of inspection fees to the Board View Judgements
  title CHAPTER IX : PROCEDURE FOR ACTION IN CASE OF DEFAULT View Judgements
  68 Suspension of certificate View Judgements
  69 Cancellation of certificate View Judgements
  70 Manner of making order of cancellation or suspension View Judgements
  71 Manner of holding enquiry before suspension or cancellation View Judgements
  72 Show cause notice and order View Judgements
  73 Effect of suspension or cancellation of certificate of registration View Judgements
  74 Publication of order of suspension or cancellation .- 74. The order of suspension or cancellation passed under sub-regulation (3) of regulation 72, may be published by the Board in two newspapers .- 75. Action against intermediaries View Judgements
  75 Action against intermediaries View Judgements
  76 Adjudication, etc View Judgements
  title CHAPTER X : MISCELLANEOUS View Judgements
  77 Power of the Board to issue clarifications View Judgements
  78 Repeal and Saving View Judgements
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III
  SCHEDULE IV
  SCHEDULE V
  SCHEDULE VI
  SCHEDULE VII
  SCHEDULE VIII
  SCHEDULE IX
  SCHEDULE X
  SCHEDULE XI
  SCHEDULE XII



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