Dr. Navrang Saini

Dr. Navrang Saini

Dr. Navrang Saini took charge as Whole Time Member, Insolvency and Bankruptcy Board of India in New Delhi on 31st March, 2017.

He has post-graduation degrees in Management and Law along with PHD in Corporate Law and professional qualification as a Company Secretary.

Dr. Navrang Saini has served the Ministry of Corporate Affairs in various capacities. His last assignment was as Director General (in the rank of Additional Secretary) at the Ministry. He also served as a Commissioned Officer in Territorial Army from July 1985 to March 2011 and superannuated as Lt. Colonel.

During his tenure as Registrar of Companies, Delhi and Haryana, Dr. Navrang Saini implemented the first mission mode e-governance project of the country 'MCA21' as a major pilot project.

He is a keen mountaineer, trekker and sky-diver.

Dr. Navrang Saini is presently looking after Registration & Monitoring wing comprising Insolvency Professionals, Information Utilities, Insolvency Professional Agencies & Entities, Valuers, Surveillance, Investigation and Grievance Redressal.

Dr. Navrang Saini was a member of the Appellate Authority established by the Central Government in accordance with the powers conferred under section 22A of the Chartered Accountants Act, 1949, the Cost and Works Accountants Act, 1959 and the Company Secretaries Act, 1980 from 3rd November, 2015 to 2nd November, 2018.