Articles

Subject: Insolvency Results: 4

Comprehending The Underpinnings Of The Insolvency And Bankruptcy Code, 2016

"The defaulter's paradise is lost. In its place, the economy's rightful position has been regained", this is how the Supreme Court summed up the judg  ...Read More

By: Tejaswini Tripathy | 04/24/2019 | Insolvency

Insolvency And Bankruptcy Code, 2016: India’s Success Story

The Insolvency and Bankruptcy Code, 2016 (herein referred to as the “Code”) is expected to usher in a new financial culture which is responsive and v  ...Read More

By: Puneet Agrawal | 05/10/2019 | Insolvency

Position Of Operational Creditors Under Ibc

Insolvency and Bankruptcy Code, 2016 defines two types of creditors, financial creditors (FCs) and operational creditors (OCs). FC refers to a person  ...Read More

By: Anumeha Agrawal | 09/24/2018 | Insolvency

Treating Homebuyers As Financial Creditors: An Enduring Solution Or Not?

Earlier, there were multiple overlapping laws and adjudicating forums dealing with financial failure and insolvency of companies and individuals in I  ...Read More

By: Kunjal Jawaria And Meha Dad | 09/24/2018 | Insolvency
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