GOVERNMENT OF INDIA
MINISTRY OF  CORPORATE AFFAIRS
LOK SABHA
UNSTARRED QUESTION NO 497
ANSWERED ON   20.07.2018
SFIO Action on Financial Irregularities
497 . De(Nag) Dr. (Smt.) Ratna
Will the Minister of CORPORATE AFFAIRS be pleased to state:-
(a)whether Serious Fraud Investigation Office (SFIO) has received complaints against diamond jewelers, ICICI, L&T and the companies listed on Bombay Stock Exchange/National Stock Exchange;

(b) if so, the details of action taken by the SFIO on them; and

(c) if any probe has been ordered and if so, the outcome of the probe?
ANSWER
MINISTER OF STATE FOR LAW AND (SHRI P. P. CHAUDHARY)
JUSTICE AND CORPORATE AFFAIRS

(a) to (c):Serious Fraud Investigation Office (SFIO) has received various complaints against companies including those against ICICI, L & T as well as other listed companies. SFIO does not have requisite mandate under the provisions of the Companies Act to suo-motu investigate into matter raised, if any, in the complaints. As such, these complaints are forwarded to the respective Registrar of Companies for appropriate redressal/further action.

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