RESOURCES

Date Subject
May, 2020 The Art of Value Maximisation in CIRP-In IBBI Newsletter JAN-MAR, 2019  
Mar, 2020 Achievement of the Insolvency Code is that debtors now resolve defaults in early stages- In The Indian Express  
Mar, 2020 Moving up in ‘ease of resolving insolvency’ - In Business line  
Mar, 2020 Why the life of a company is as precious as that of a human- In Financial Express
Mar, 2020 Whose company is it anyway? - In Financial Express  
Feb, 2020 IBC: A Code for Corporate Governance- In IBBI Newsletter Oct-Dec, 2019  
Feb, 2020 A code for corporate governance - In Financial Express  
Oct, 2019 Whose company is it anyway? - In IBBI Newsletter July-Sep, 2019  
Oct, 2019 A Journey of Endless Hope - In Publication: Insolvency and Bankruptcy Code - A Miscellany of Perspectives  
Oct, 2019 Dooray Paved Doorway - In Publication: Insolvency and Bankruptcy Code - A Miscellany of Perspectives  
Jul, 2019 A Resolve for Resolution - In IBBI Newsletter Apr-Jun, 2019  
Apr, 2019 Individual Insolvency: The Next Big Thing - In IBBI Newsletter Jan-Mar, 2019  
Apr, 2019 Our Bankruptcy Code is world class - In Business line  
Apr, 2019 Committee of Creditors: An institution of public faith - In Financial Express  
Jan, 2019 Shepherding Valuation Profession - In IBBI Newsletter Oct-Dec, 2018  
Jan, 2019 Two years of insolvency and Bankruptcy Code (IBC) - In Facebook  
Oct, 2018 Automating the Wheels of Commerce - In IBBI Newsletter July-Sep, 2018  
Oct, 2018 Bad loans: Is this really resolution or just another waiver? Here is Jaitley's answer - In Economic Times
Sep, 2018 The CoC dharma should be maximization with fairness - In Financial Express  
Jul, 2018 CoC Dharma: Maximization with Fairness - In IBBI Newsletter Apr-Jun, 2018