Securities and Exchange Board of India (Mutual Funds) Regulations, 1996 – Regulations 18(15)(c), 39(2)(a) and 39(3) – Mutual Fund – Winding Up – After Publication of Notices – Consent of majority unitholders Needed.

This content is restricted to site members. If you are an existing user, please log in. New users may register below.

Existing Users Log In
   

Related Posts

google-site-verification: googlec3488c090a56b9d6.html