Board Meetings
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S.No   Subject Agenda Decision
1 Amendments to: (i) the Insolvency and Bankruptcy Board of India (Insolvency Resolution Process for Corporate Persons) Regulations, 2016, (CIRP regulations) and (ii) the Insolvency and Bankruptcy Board of India (Fast Track Insolvency Resolution Process for Corporate Persons) Regulations, 2017 (Fast Track regulations)
2 Corporate Insolvency Resolution Process
3 Rules and Regulations for Individual Insolvency and Bankruptcy
4 Human Resurces: Sanction of strength
5 Delegation of Powers
6 Status Notes    
  6(a) Status Note on Transactions under the Code
  6(b) Status Report on Service Providers
  6(c) Status note on Limited Insolvency Examination – From 1st July, 2017 to 31st October, 2017
7 Constitition of Insolvency Law Committee
8 Cost of Transactions of companies undergoing corporate insolvency resolution process.
S.No   Subject Agenda Decision
1 Amendments to: (i) the Insolvency and Bankruptcy Board of India (Insolvency Resolution Process for Corporate Persons) Regulations, 2016, (CIRP regulations) and (ii) the Insolvency and Bankruptcy Board of India (Fast Track Insolvency Resolution Process for Corporate Persons) Regulations, 2017 (hereafter Fast Track regulations)
2 IBBI (Complaint Handling Procedure) Regulations, 2017
3 Amendment to the IBBI (Information Utilities) Regulations, 2017.
4 Sanctioning of Strength and Pay Scales of Personal Assistant / General Assistant (Grade I/II/III)
5 Draft IBBI (Annual Report) Rules, 2017
6 Draft IBBI (Form of Annual Statement of Accounts) Rules, 2017
7 Status Notes    
  7(a) Status Note on Insolvency Transactions under Corporate Insolvency Resolution Process.
  7(b) Status Note on Service Providers.
  7(c) Status Note on Limited Insolvency Examination
8 Balancing the interests of Stakeholders and other matters related to CIRP
9 Individual Insolvency and Bankruptcy
S.No Subject Agenda Decision
1 Regulations relating to Human Resources under Section 194.
2 Draft Companies (Registered Valuers and Valuation) Rules, 2017
3 Amendment to the IBBI (Information Utilities) Regulations, 2017
4 Status Note on Insolvency Transactions under CIRP
5 Status Note on Service Providers
6 Status Note on Limited Insolvency Examinations
S.No   Subject Agenda Decision
1 Composition of the Governing Board
2 Sub: Amendments to:
  (i) the Insolvency and Bankruptcy Board of India (Insolvency Resolution Process for Corporate Persons) Regulations, 2016, (CIRP Regulations) and    
  (ii) the Insolvency and Bankruptcy Board of India (Fast Track Insolvency Resolution Process for Corporate Persons) Regulations, 2017 (Fast Track Regulations)    
3 Composition and Functions of Audit Committee
4A Amendments to the IBBI (Insolvency Professional Agencies) Regulations, 2016.
4B Amendment to the IBBI (Information Utility) Regulations, 2017.
4C Amendments to Corporate Insolvency Resolution Process Regulations.
4D Amendment to Liquidation Process Regulations.
5 (i) Capacity Building of Insolvency Professionals, and (ii) Amendments to the Insolvency and Bankruptcy Board of India (Insolvency Professional) Regulations, 2016.
6 Development of Markets for facilitating Corporate Transactions.
7 Complaints received under Section 236 of the Code
8 Receipts and Payments and Annual Accounts of the IBBI
9A Status Note on Corporate Insolvency Resolution and Liquidation Processes
9B Status Note on the Service Providers as on 28th February, 2018
9C Status Note on Limited Insolvency Examination
9D Implementation of the Companies (Registered Valuers and Valuation) Rules, 2017
10 Amendment to Insolvency and Bankruptcy Board of India (Delegation of Powers and Functions) Order, 2017
11 Merging of Fast Track Corporate Insolvency Regulations with Corporate Insolvency Regulations.
S.No   Subject Agenda Decision
1 Amendments in the IBBI (Insolvency Professionals) Regulations,2016
2 Amendments in the IBBI (Insolvency Resolution Process for Corporate Persons) Regulations, 2016
3 Amendment to the IBBI (Liquidation Process) Regulations, 2016
4 The IBBI (Mechanism for Issuing Regulations) Regulations, 2018
5A Corporate Insolvency Resolution and Liquidation Process
5B Voluntary Liquidation Process
5C Service Providers
5D Insolvency and Valuation Examinations
5E Evolving Insolvency Jurisprudence, January to March, 2018
6 Annual Financial Statements of the Board for 2016-17 and 2017-18
S.No   Subject Agenda Decision
1 Insolvency and Bankruptcy Board of India (Mechanism for Issuing Regulations) Regulations, 2018
2 Amendment to the IBBI (Model Bye-Laws and Governing Board of Insolvency Professional Agencies) Regulations, 2016, the IBBI (Insolvency Professional Agencies) Regulations, 2016 and the IBBI (Information Utilities) Regulations, 2017
3 Amendments in the IBBI (Insolvency Professionals) Regulations, 2016.
4 Amendments to the IBBI (Insolvency Resolution Process for Corporate Persons) Regulations, 2016 and related matters
5 Amendment to the IBBI (Liquidation Process) Regulations, 2016
6A Status Note on Corporate Insolvency Resolution and Liquidation Process
6B Status Note on Voluntary Liquidation Process
6C Status Note on Service Providers
6D Status Note on Insolvency and Valuations Examinations
6E Status Note on Evolving Insolvency Jurisprudence, April to June 2018
7 Graduate Insolvency Programme
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