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 PR No. 164/2008

Re-allocation of debt investment limits

  1. The enhanced debt limits were allocated to entities on June 20, 2008 .  The unutilized limits were re-allocated to the entities on August 05, 2008.
  1. After assessment of the utilization, the unutilised debt limits are being re-allocated to entities lower down in the list.
  1. The list of the entities and the allocated limits is given in Annexure.
  1. In terms of the SEBI circular dated January 31, 2008, in case the allocated limits are not utilised by the entities by September 13, 2008 the same shall be withdrawn and allocated to the entities lower down in the list of requests received by SEBI on June 17, 2008.

 

Mumbai,

August 29, 2008

 

 


 

 

                                                                                   Annexure

 

                                                                                                           All figures in USD million

Sr. no.

Time

Name of  entity

Government Securities

Corporate Bonds

 Requested

Allocated

Requested

Allocated

35

  12:08AM

ITF, MAURITIUS

Not applicable

37.18

37.18

36

  12:08AM

INDIA MAX INVESTMENT FUND LIMITED

25

25

37

  12:08AM

EXCEL INCOME AND GROWTH FUND

0

0

38

  12:08AM

ABN AMRO ASIA PACIFIC PTE LTD

0

0

39

  12:08AM

BEAR STERNS AND CO. INC.

200

100

200

100

40

  12:08AM

BANK OF AMERICA SINGAPORE LIMITED

150

150

50

50

41

  12:09AM

MATTERHORN VENTURES

0

0

30

30

42

  12:09AM

DEUTSCHE SECURITIES MAURITIUS LIMITED

100

100

100

100

43

  12:09AM

FIRST GULF BANK

0

0

100

100

44

  12:09AM

CREDIT SUISSE SINGAPORE LIMITED

200

100

200

100

45

  12:09AM

PREMIER INVESTMENTFUND LIMITED

0

0

50

50

46

  12:09AM

INDIA EMERGING OPPORTUNITIES FUND

0

0

100

100

47

  12:09AM

THE UTI RAINBOW FUND LTD

0

0

100

67.78

48

  12:09AM

MULTI MANAGER INDIA FUND LIMITED

150

4.69

Not applicable