PRESS RELEASE

Insolvency and Bankruptcy Board of India

1st December, 2016

Limited Insolvency Examination

The Board has specified the syllabus, format and frequency of the “Limited Insolvency Examination” under regulation 3(3) of the Insolvency and Bankruptcy Board of India (Insolvency Professionals) Regulations, 2016 as under:

The syllabus for the “Limited Insolvency Examination” is as under:


Sl. No

Coverage

Weight (%)

a.

The Insolvency and Bankruptcy Code, 2016 (Entire Code)

30

b.

Rules and Regulations under the Bankruptcy Code (All Rules and Regulations notified under the Code till 30th November, 2016)

25

c.

Report of the Bankruptcy Law Reforms Committee (Entire Report)

05

d.

(I) The Companies Act, 2013

  • Chapter III Prospectus and Allotment of Securities
  • Chapter IV Share Capital and Debentures
  • Chapter V Acceptance of Deposits by Companies
  • Chapter VI Registration of Charges
  • Chapter VII Management and Administration
  • Chapter IX Accounts of Companies
  • Chapter XV Compromises, Arrangements and Amalgamations
  • Chapter XVII Registered Valuers
  • Chapter XVIII Removal of names of the companies from the register of companies
  • Chapter XX Winding-up of the companies
  • Chapter XXVII NCLT and NCLAT

(II) The Partnership Act, 1932, and
(III) The Limited Liability Partnership Act, 2008
(Nature of LLP; Partners and their Relations; Limitation of Liability;  Financial Disclosures)

10

e.

(i) The Indian Contracts Act, 1872 (Void, Voidable and Contingent Contracts; Novation, Rescission and Alteration of Contracts; Damages for breach; Indemnity, Guarantee, Surety, Bailment and Pledge; Set off)
(II) Transfer of Property Act, 1882;
(III) The Sale of Goods Act, 1930 (Sale, Warranties, Lien and Damages).

05

f.

(I) The Recovery of Debts due to Banks and Financial Institutions Act, 1993;
(II) The Securitisation and Reconstruction of Financial Assets and Enforcement of Security Interests Act, 2002; and
(III) Corporate Debt Restructuring Scheme, Strategic Debt Restructuring, and Scheme for Sustainable Structuring of Stressed Assets (S4A) (of RBI)

05

g.

General Awareness (Constitution, Economy, Finance, Code of Conduct for Insolvency Professionals, and Rights of Workmen)

05

h.

Finance and Accounts
(Corporate Finance, and Financial Analysis)

05

i.

Case Study (Cases on Corporate Insolvency Resolution, Corporate Liquidation, Fresh Start, Individual Insolvency Resolution and Individual Bankruptcy)

10

Total

100


This syllabus will hold good for examinations conducted from 31st December, 2016 to 30th June, 2017.

The format of examination is as under:

The frequency of Examination is as under: