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Provisional Registration to MPS Greenery Developers Ltd.
(subject to conditions-kindly see below):-
1.Name MPS GREENERY DEVELOPERS LTD.
Registration No. PROVISIONAL REGISTRATION GRANTED
Contact Person PRAMATHA NATH MANNA
Registration Expires on
Registered Office Address MPS ENCLAVE
COMMERCIAL BUILDING
VILL.: DIGHISOLE, P.O. DAHIJURI
JHARGRAM , WEST MIDNAPORE, WEST BENGAL
721504
Correspondence Address MPS ENCLAVE
  P-166, BLOCK-B, LAKE TOWN
  KOLKATA,WEST BENGAL
  700089
Phone 033 30907000 / 7001 / 7061
Fax 033 30907002 / 7112
Email

The conditions of provisional registration are as under:

a) The entity shall not launch any new scheme or raise money from the investors even under the existing scheme, unless a certificate of registration is granted to the entity by the Board under Regulation 10 (please refer to Regulation 69 of the captioned Regulations)

b) The entity shall get its existing scheme(s) rated by a credit rating agency within two years from the date of grant of provisional registration;

c) The entity shall get its existing scheme(s) audited by an auditor within a period of two years from the date of grant of provisional registration;

d) The entity shall get its existing scheme(s) appraised by an appraising agency within a period of two years from the date of grant of provisional registration;

e) The entity shall create a trust and appoint trustees in the manner specified in Chapter IV of the captioned Regulations within a period of two years from the date of grant of provisional registration;

f) The entity shall comply with accounting and valuation norms, in respect of its existing scheme(s), as specified in Part-II of the Ninth Schedule to the captioned Regulations within a period of two years from the date of provisional registration;

g) The entity shall meet the minimum net worth of Rupees one crore within one year from the date of grant of provisional registration which shall be increased by Rupees one crore each within two years, three years, four years and five years from the date of grant of provisional registration;

h) The entity shall not dispose off the scheme property except for meeting obligations arising under the offer document of the scheme;

i) The entity shall comply with the conditions specified in Regulation 11 of the SEBI (CIS) Regulations, 1999; The entity shall forthwith inform the Board of any material change in the information or particulars previously furnished which have a bearing on the provisional registration granted to the entity;

j) The entity shall comply with the Code of Conduct as also other instructions and other operational guidelines / directions / instructions etc. as may be issued by SEBI from time to time in the interest of investors. Any breach thereof would be treated as violation of the Regulation making the entity liable for action under the provisions of the said Regulations / SEBI Act, 1992;

k) The entity shall keep and maintain the books of accounts and documents as specified in Regulation 40 and such other documents as may be required by the Board under the said Regulation from time to time and shall preserve the same for the minimum period as specified in the Regulations;

l) The entity shall abide by the SEBI (Collective Investment Schemes) Regulations, 1999 as amended from time to time in respect of the activities carried on by the entity.

 
 
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