PRESS RELEASE

INSOLVENCY AND BANKRUPTCY BOARD OF INDIA

30th November, 2016

An insolvency professional (IP) has key responsibilities in various processes such as corporate insolvency resolution process, individual insolvency resolution process, liquidation of a corporate debtor, individual bankruptcy process under the Insolvency and Bankruptcy Code, 2016. No person can render services as IP without being enrolled as a member of an insolvency professional agency and registered with the Insolvency and bankruptcy Board of India (Board.)

The Insolvency and Bankruptcy Board of India (Insolvency Professionals) Regulations, 2016 came into force 29th November, 2016. In accordance with these Regulations, the Board commenced issuing certificates of registration to IPs toady.

Shri Tapan Ray, Secretary to Government of India, Ministry of Corporate Affairs, handed over certificates of registration to 18 Insolvency Professionals enrolled by insolvency professional agencies and registered with the Board.