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120th Meeting of the SEBI Board at Mumbai on December 04, 2008

Agenda and Decisions

S. No.

Subject

Agenda

Decision

  1.  

 

SEBI (Substantial Acquisition of Shares and Takeovers) Regulations, 1997 – Provisions relating to consolidation of holdings.

Agenda

Decision

  1.  

Surveillance Action.

Agenda

Decision

  1.  

Review of Rights Issues process and procedures.

Agenda

Decision

  1.  

 

Amendment to SEBI (DIP) Guidelines – Exemption from Rule 19 (2) (b) of Securities Contract Regulation Rules, 1957 (SCRR).

Agenda

Decision

  1.  

 

Status note on “Mandatory IPO grading” .

Agenda

Decision

  1.  

 

Amendment to SEBI (FII) Regulations, 1995.

Agenda

Decision

  1.  

 

Enhancement of borrowing limits prescribed in Regulation 44(2) of SEBI (Mutual Funds) Regulation, 1996.

Agenda

Decision

  1.  

 

Review of provisions relating to close ended schemes.

Agenda

Decision

  1.  

 

Recent liquidity crunch and effect on Mutual Fund Schemes.

Agenda

Decision

  1.  

 

Distribution of Mutual Fund unit holders in urban and other areas.

Agenda

Decision

  1.  

 

SEBI (Delisting of Equity Shares) Regulations, 2008

Agenda

Decision

  1.  

 

Draft code to avoid conflicts of interest for the Members of the Board.

Agenda

Decision

  1.  

Status report of the development in the Derivative Market .

Agenda

Decision

  1.  

 

Issues relating to Regional Stock Exchanges.

Agenda

Decision

  1.  

Validity period of SEBI’s observations

Agenda

Decision

 The decisions taken by Board could be different from those proposed in the agenda.