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S. No. Subject Agenda Decision
1 Composition of Governing Board of IBBI
2 Graduate Insolvency Programme and IBBI Chair at Indian Institute of Corporate Affairs
3 Draft Regulations for Insolvency Resolution Process for Personal Guarantors to Corporate Debtors
4 Bankruptcy Process for Personal Guarantors to Corporate Debtors: Discussion Paper along with Draft Rules and Regulations
5 Corporate Insolvency Resolution Process: Discussion Paper along with Draft Regulations
6 Corporate Liquidation Process: Discussion Paper along with Draft Regulations
7 Operationalisation of the Insolvency and Bankruptcy Fund
8 Framework for Dealing with Irregular Transactions
9 Insolvency Professionals: Discussion paper along with draft IBBI (Insolvency Professionals) (Amendment) Regulations, 2019
10 Amendment to Insolvency Professional Agencies and Information Utilities Regulations
11 Status Notes:
A(i) Corporate Insolvency Resolution Process
A(ii) Liquidation Process
B. Voluntary Liquidation Process
C. Service Providers
D. Limited Insolvency Examination and Valuation Examinations
E. Evolving Insolvency Jurisprudence- December, 2018 to February, 2019