Sale and Transfer of Shares/Bonds/Debentures

Sale Documents

I. Sale/Transfer of Shares/Bonds/Debentures by NRIs to Residents In order to facilitate quick transfer of shares/bonds/debentures held by NRIs to residents, Reserve Bank has granted general exemptions for sale/transfer of shares/bonds/debentures through stock exchanges in India subject to fulfillment of certain conditions. Applications for sale/transfer More...

by VakilNo1 | Published 4 years ago
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By VakilNo1 On Tuesday, March 26th, 2013
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Remittance of Dividend/Interest and other Income

I. Remittance of Dividend/Interest on Shares/Bonds/Debentures held by NRIs/OCBs on repatriation basis 1. In cases where the dividend/interest is to be credited to the non-residents holder’s NRE account with a More...

By VakilNo1 On Tuesday, March 26th, 2013
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Investment Opportunities for Non-Resident Indians

NRIs can make direct investments in proprietary / partnership concerns in India as also in the primary issues of shares / debentures of Indian companies. They can also make portfolio investments, i.e. purchase of More...

By VakilNo1 On Tuesday, March 26th, 2013
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Classification of Non-Resident Indians

For the purpose of making investments in India, the following categories of entities are relevant (1) Non Resident Indian (NRI) Non-Resident Indian nationals generally fall under the following broad categories: (a) More...