Events

03rd- 04th August, 2018

Hon'ble Minister of State for Law and Justice & Corporate Affairs, Mr. P. P. Chaudhary inaugurated the two-day IBBI-IGIDR Insolvency and Bankruptcy Reforms Conference at New Delhi. The Conference took stock of the progress in the implementation of the Insolvency and Bankruptcy Code, 2016 (Code) and deliberated upon the emerging issues and challenges. Mr. Justice M. M. Kumar, President, National Company Law Tribunal; Mr. Justice Kannan Ramesh, Judge, Supreme Court of Singapore; Mr. Injeti Srinivas, Secretary, Ministry of Corporate Affairs; Mr. Subhash Chandra Garg, Secretary, Department of Economic Affairs; Dr. M. S. Sahoo, Chairperson, IBBI; Mr. Rajnish Kumar, Chairman, State Bank of India; Mr. Gyaneshwar Singh, Joint Secretary, Ministry of Corporate Affairs; Dr. Shashank Saxena, Economic Adviser, Department of Economic Affairs; Mr. Montek Singh Ahluwalia, Former Deputy Chairman, Planning Commission; Mr. A. S. Chandiok, Senior Advocate; Dr. Ajay Shah, Professor, National Institute for Public Finance and Policy; Dr. Susan Thomas, Professor, IGIDR; Mr. Suman Batra, President, SIPI; Mr. P. R. Ramesh, Chairman, Deloitte India; Mr. Somasekhar Sundaresan, Advocate; Mr. Shuva Mandal, General Counsel, Tata sons; Mr. Anurag Das, Balckstone Group and many other eminent policy makers, economists, researchers, professionals and other stakeholders shared their thoughts at the conference. The Conference featured a number of panel discussions as well as presentation of research papers covering various dimensions of the Indian insolvency and bankruptcy reform.

19th July, 2018

The Companies (Registered Valuers and Valuation) Rules, 2017 came into force on 18th October, 2017. In accordance with these Rules, the Board being the authority commenced issuing certificates of registration to Registered Valuers. The Hon'ble Minister of State for Law & Justice and Corporate Affairs, Shri P. P. Chaudhary gave away registration certificates to the first set of 16 registered valuers at an event today at IBBI Office, Mayur Bhawan, Connaught Place, New Delhi. This marked the birth of a very important profession.

10th July, 2018

Hon'ble Minister of Petroleum and Natural Gas; Minister of Skill Development and Entrepreneurship Shri Dharmendra Pradhan inaugurated the course on 'Insolvency Associate' at the launch ceremony held at University of Delhi, New Delhi. Para-insolvency professionals called Insolvency Associate so created under this course would enable Insolvency Professionals to discharge their functions under the Code in an efficient and effective manner. Also, the launch of this course will create a new environment of creation of dignified job opportunities for the youth of country.

26th May, 2018

The Insolvency and Bankruptcy Board of India (IBBI), in association with the three Insolvency Professional Agencies, namely, Indian Institute of Insolvency Professionals of ICAI (Lead partner), ICSI Institute of Insolvency Professionals, Insolvency Professional Agency of Institute of Cost Accountants of India, organized a Conclave of Insolvency Professionals (IPs) on 26th May, 2018 in Mumbai. The theme of conclave was "Building the Institution of Insolvency Professionals" . Dr. M. S. Sahoo, Chairperson IBBI, Hon'ble Justice Mr. M. M. Kumar, President, National Company Law Tribunal and Mr. Rashesh Shah, President FICCI addressed the IPs.

25th -26th May, 2018

The Insolvency and Bankruptcy Board of India (IBBI) in association with the Indian Institute of Corporate Affairs (IICA) and the International Monetary Fund (IMF) organised one-and-half day International Workshop on "Current Trends in Comparative Insolvency Law" in New Delhi. The officials from IMF, MCA, DFS, DEA, RBI, IBBI, IICA, and Insolvency Professionals participated in the Workshop.

Dr. Mukulita Vijayawargiya, Whole-time Member, IBBI; Dr. Sameer Sharma, Director General & Chief Executive Officer, IICA; Mr. Gyaneshwar Kumar Singh, Joint Secretary, Ministry of Corporate Affairs; Dr. Shashank Saksena, Adviser, Capital Market, Department of Economic Affairs; Dr. Jose Garrido, Senior Counsel, Legal Department, IMF; Prof Anneli Loubser, External Expert, IMF; Ms. Anjum Rosha, Counsel, Legal Department, IMF; Dr. T. K. Viswanathan, Chairman, Bankruptcy Law Reforms Committee; Mr. P. K. Malhotra, Former Law Secretary, Dr. Mamta Suri, Executive Director, IBBI and other experts addressed the participants.

The Workshop deliberated upon the international best practices and cross-country experiences in insolvency and bankruptcy regime. The Workshop enabled the policy makers/regulator and the professionals in addressing the various challenges in the corporate insolvency resolution processe such as-

1. Conduct of Debtors and Creditors in Insolvency Resolution Process
2. Corporate Resolution and Contingent Liabilities
3. Cross-border Insolvency
4. Corporate Insolvency and Financial Institutions' Insolvency
5. Insolvency of Enterprise Groups
6. Proposal, Assessment and Approval of Resolution Plans

21st Sept, 2017

Hon'ble Minister of State for Law and Justice and Corporate Affairs, Shri P. P. Chaudhary made a special visit today to the Insolvency and Bankruptcy Board of India in Mayur Bhawan, Delhi. He reviewed the progress made in the implementation of the Insolvency and Bankruptcy Code, 2016. He discussed various issues and the challenges being faced on the way. He emphasized the need for capacity building of various constituents of the institutional infrastructure and the financial creditors who are taking business decisions under the Code.

19th Aug, 2017

Ministry of Corporate Affairs (MCA), National Foundation for Corporate Governance (NFCG) and Insolvency and Bankruptcy Board of India (IBBI) organized a National Conference on Insolvency and Bankruptcy: Changing Paradigm on 19th August 2017 at Mumbai. Shri Arun Jaitley, Hon'ble Minister of Finance, Corporate Affairs & Defence was the Chief Guest at the Conference. Dr Urjit Patel, Governor, Reserve Bank of India, Mr Ajay Tyagi, Chairman, Securities and Exchange Board of India and Dr M S Sahoo, Chairman, Insolvency and Bankruptcy Board of India also addressed in the inaugural session. In the Conference Hon'ble M. K. Shrawat, Member, NCLT; Dr (Ms) Mukulita Vijayawargiya, WTM, IBBI; Mr. Amardeep Singh Bhatia, JS, MCA; Ms. Latha Venkatesh, Executive Editor, CNBC TV18; Mr. Uday Kotak, Executive Vice Chairman & MD, Kotak Mahindra Bank Ltd; Mr. Sunil Mehta, MD & CEO, Punjab National Bank; Mr. Ajit Gulabchand, Chairman and MD, Hindustan Construction Company Ltd; Mr. Hari Shankaran, Vice Chairman and MD, Infrastructure Leasing and Financial Services Ltd; Mr. Vijaya Bahuguna, CEO & MD, Asset Reconstruction Company (India) Ltd; Mr. Nikhil Srivastava, Director, KKR India Advisors Pvt. Ltd; Mr. Bahram N Vakil, Managing Partner, AZB & Partners; Mr. Darius J Khambata, Senior Counsel shared their experiences in the implementation and compliance of the Insolvency and Bankruptcy Code, 2016.

29th July, 2017

The Insolvency and Bankruptcy Board of India (IBBI), in association with FICCI, organized an event, Decoding the Insolvency and Bankruptcy Code, 2016, for insolvency professionals, industry participants and other stakeholders on 29th July 2017. Hon'ble Justice of the Supreme Court, Mr. A. K. Sikri delivered the Keynote Address. Dr. M. S. Sahoo, Chairperson, IBBI; Mrs. Suman Saxena, Whole Time Member, IBBI; Mr. Amardeep Singh Bhatia, Joint Secretary, Ministry of Corporate Affairs; Mr. Virender Ganda, Senior Advocate and President, NCLT and NCLAT Bar Association; Mr. Sumant Batra, President, SIPI and Mr. Siddharth Birla, Chairman, Xpro India Ltd and Digjam Ltd. provided insights from the perspectives of Government, regulator, industry, law, and practice. Over 200 practitioners attended the event.

29th March, 2017

Hon'ble Minister of State for Finance and Corporate Affairs, Shri Arjun Ram Meghwal, inaugurated the new premises of the Insolvency and Bankruptcy Board of India at 7th Floor, Mayur Bhawan, Shankar Market, New Delhi.

30th November, 2016

The Insolvency and Bankruptcy Board of India (Insolvency Professionals) Regulations, 2016 came into force 29th November, 2016. In accordance with these Regulations, the Board commenced issuing certificates of registration to IPs. Shri Tapan Ray, Secretary to Government of India, Ministry of Corporate Affairs, handed over certificates of registration to 18 Insolvency Professionals enrolled by insolvency professional agencies and registered with the Board.

28th November, 2016

The Insolvency and Bankruptcy Board of India (IBBI) granted registration to the following two Section 8 (not-for-profit) companies to act as insolvency professional agencies (IPAs) under the IBBI (Insolvency Professional Agencies) Regulations, 2016: a. Indian Institute of Insolvency Professionals of ICAI, and b. ICSI Insolvency Professionals Agency. Shri Arun Jaitley, Hon’ble Minister for Finance and Corporate Affairs handed over certificates of registration to these two Insolvency Professional Agency companies.

4th Oct, 2016

Hon'ble Minister of State for Finance and Corporate Affairs Sh. Arjun Ram Meghwal addressed the 1st Board meeting of the newly constituted Governing Board of the Insolvency and Bankruptcy Board of India