RESOURCES

Date Subject
Mar, 2021 Interview - Business Standard - Liquidation an outcome of market forces : Dr. M.S.Sahoo  
Mar, 2021 Interview - Business Standard - IBC is an option; stakeholders may not use it even if freeze not extended : Dr. M.S. Sahoo  
Feb, 2021 Interview - Financial Express - Bad bank to deepen IBC use: Sahoo  
Jan, 2021 Interview - Research Journal of IIIPI - A robust insolvency framework is built on the standards and professionalism exhibited by the IP : Dr. Navrang Saini  
Dec, 2020 Interview- Mint- Bankruptcy code has balanced rights of creditors and debtors  
Aug, 2020 Interview- Financial Express- Surge in IBC cases unlikely once Covid subsides  
Jul, 2020 Interview- Outlook India- Rescuing viable firm more important than failing to liquidate unviable co amid COVID-19
Jul, 2020 Interview- The Economic Times- IBC suspension gives breathing space for firms to bounce back; NCLTs won't get clogged post upliftment
Jul, 2020 Interview-VCCiRCLE -Virus would have pushed viable firms towards premature death under IBC
Jun, 2020 Interview- Business Line- Covid impact will not derail IBC  
Jun, 2020 Interview- Business Line- I do not think firms will misuse ban on insolvency under IBC
Jun, 2020 Interview- Financial Express- IBC ordinance aims to prevent unnatural death of viable firms  
Jun, 2020 Interview- Business Standard- IBC suspension will fuel innovative options outside the Code
Jun, 2020 Interview-Business Standard- If banks are interested in recovery, IBC is not an option  
Jun, 2020 Interview- Cogencis- See innovative options outside IBC  
May, 2020 Interview -Business Line - Insolvency suspension necessary during Covid-19 times  
May, 2020 Interview- Business Standard- Both debtors & creditors will be wary of using IBC in short term  
Mar, 2020 Interview - Business Insider- Insolvency law a 'Swachhata drive' against non-performing assets  
Mar, 2020 Interview -Financial Express- 80% of stressed assets are resolved via IBC, only 20% in liquidation  
Nov, 2019 Interview -Business Line - SC verdict in Essar Steel case will boost private investments