Securitisation and Reconstruction of Financial Assets and Enforcement of Security Interest Act, 2002


Section
Section Title
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Registration of securitisation companies or reconstruction companies View Judgements
  4 Cancellation of certificate of registration View Judgements
  5 Acquisition of rights or interest in financial assets View Judgements
  6 Notice to obligor and discharge of obligation of such obligor View Judgements
  7 Issue of security by raising of receipts or funds by securitisation company or reconstruction company View Judgements
  8 Exemption from registration of security receipt View Judgements
  9 Measures for assets reconstruction View Judgements
  10 Other functions of securitisation company or reconstruction company View Judgements
  11 Resolution of disputes View Judgements
  12 Power of Reserve Bank to determine policy and issue directions View Judgements
  13 Enforcement of security interest View Judgements
  14 Chief Metropolitan Magistrate or District Magistrate to assist secured creditor in taking possession of secured asset View Judgements
  15 Manner and effect of take over of management View Judgements
  16 No compensation to directors for loss of office View Judgements
  17 Right to appeal View Judgements
  18 Appeal to Appellate Tribunal View Judgements
  19 Right of borrower to receive compensation and costs in certain cases View Judgements
  20 Central Registry View Judgements
  21 Central Registrar View Judgements
  22 Register of securitisation, reconstruction and security interest transactions View Judgements
  23 Filing of transactions of securitisation, reconstruction and creation of security interest View Judgements
  24 Modification of security interest registered under this Act View Judgements
  25 Securitisation company or reconstruction company or secured creditors to report satisfaction of security interest View Judgements
  26 Right to inspect particulars of securitisation, reconstruction and security interest transactions View Judgements
  27 Penalties View Judgements
  28 Penalties for non-compliance of direction of Reserve Bank View Judgements
  29 Offences View Judgements
  30 Cognizance of offence View Judgements
  31 Provisions of this Act not to apply in certain cases View Judgements
  32 Protection of action taken in good faith View Judgements
  33 Offences by companies View Judgements
  34 Civil court not to have jurisdiction View Judgements
  35 The provisions of this Act to override other laws View Judgements
  36 Limitation View Judgements
  37 Application of other laws not barred View Judgements
  38 Power of Central Government to make rules View Judgements
  39 Certain provisions of this Act to apply after Central Registry is set up or cause to be set up View Judgements
  40 Power to remove difficulties View Judgements
  41 Amendments to certain enactments View Judgements
  42 Repeal and saving View Judgements



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