SEBI (Terms and Conditions of Service of Chairman and Members) Amendment Rules, 2018 notified

In exercise of powers conferred by section 29 of the Securities and Exchange Board of India Act, 1992 (15 of 1992), the Central Government vide S.O. 4825(E) notified the Securities and Exchange Board of India (Terms and Conditions of Service of Chairman and Members) Amendment Rules, 2018 on 12-09-2018, to amend the SEBI (Terms and Conditions of Service of Chairman and Members) Rules, 1992, namely:-

2. In the Securities and Exchange Board of India (Terms and Conditions of Service of Chairman and Members) Rules, 1992,-

(i) in rule 3, in sub-rule (2), in the proviso for the word “Member” the words “whole-time member” shall be substituted;

(ii) In rule 19A, in sub-rule (2), the following proviso shall be inserted, namely:-

“Provided that no person shall hold office as the part-time member after he attains the age of seventy years.”

Ministry of Finance

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