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PRESS RELEASE
PRESS RELEASE

PR No. 194/2008

 

Re-allocation of debt investment limit

 

  1. The enhanced debt limits were allocated to entities on June 20, 2008. The unutilized limits were re-allocated to the entities on August 29, 2008.
  2. After assessment of the utilization, the unutilized debt limits are being re-allocated to entities lower down in the list.
  3. It has now been decided that if any entity’s request has been partly satisfied in the earlier allocation, the remainder of the request shall be allocated to the entity based on confirmation from the entity during the subsequent reallocation, provided if the limits are available.
  4. The list of entities and the allocated limits is placed in Annexure.
  5. In terms of SEBI circular dated January 31, 2008, in case the allocated limits are not utilized by the entities by October (yy), 2008 the same shall be withdrawn and allocated to the entities lower down in the list of requests received by SEBI on June 17, 2008.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

September 26, 2008


 

Annexure

In USD Million

Sr.No.

Time

Name of entity

Government Securities

Corporate Bond

 

Requested

Allocated

Requested

Allocated

48

  12:09AM

Multi Manager India Fund Limited

145.31

108.93

50.00

50.00

49

  12:09AM

Transportation, infrastructure and Energy Investments

Not Applicable

20.00

20.00

50

  12:09AM

Morgan Stanley Emerging Markets Domestic Debt Fund, Inc.

0.00

0.00

51

  12:09AM

Societe Generale

175.00

175.00

52

  12:09AM

Morgan Stanley Institutional Fund, Inc., Emerging Markets Debt Portfolio

0.00

0.00

53

  12:09AM

The India Fund Inc.

100.00

100.00

54

  12:09AM

Standard Chartered Bank (Mauritius) Limited

50.00

50.00

55

  12:09AM

Sophia Growth - A Share Class Of Somerset India Fund

10.00

10.00

56

  12:09AM

Barclays Merchant Bank Singapore

50.00

3.64

 

 

Allocated

 

108.93

 

408.64