w w w . L a w y e r S e r v i c e s . i n



Alchemist Infra Realty Ltd. v/s Securities & Exchange Board of India SEBI Bhavan


Company & Directors' Information:- D B REALTY LIMITED [Active] CIN = L70200MH2007PLC166818

Company & Directors' Information:- ALCHEMIST LIMITED [Active] CIN = L72200DL1988PLC192643

Company & Directors' Information:- J T L INFRA LIMITED [Active] CIN = L27106CH1991PLC011536

Company & Directors' Information:- ALCHEMIST REALTY LIMITED [Active] CIN = L21100MH1983PLC029471

Company & Directors' Information:- N G REALTY PRIVATE LIMITED [Active] CIN = U45200GJ2005PTC047211

Company & Directors' Information:- H N COMPANY INFRA PRIVATE LIMITED [Active] CIN = U45201NL2005PTC007743

Company & Directors' Information:- J. S. REALTY PRIVATE LIMITED [Active] CIN = U45202MH2011PTC213076

Company & Directors' Information:- ALCHEMIST CORPORATION LIMITED [Active] CIN = L74899DL1993PLC055768

Company & Directors' Information:- N A R INFRA PRIVATE LIMITED [Active] CIN = U45209TG2010PTC066556

Company & Directors' Information:- T AND T INFRA PRIVATE LIMITED [Active] CIN = U45200PN2012PTC144893

Company & Directors' Information:- ALCHEMIST INFRA REALTY LIMITED [Active] CIN = U74120DL2008PLC176278

Company & Directors' Information:- S R C INFRA PRIVATE LIMITED [Active] CIN = U45200KA2014PTC073052

Company & Directors' Information:- S G F INFRA PRIVATE LIMITED [Active] CIN = U45400JK2013PTC003837

Company & Directors' Information:- INDIA REALTY PRIVATE LIMITED [Active] CIN = U70101DL2003PTC123456

Company & Directors' Information:- P R R REALTY PRIVATE LIMITED [Active] CIN = U70100MH2010PTC208896

Company & Directors' Information:- AMP INFRA PRIVATE LIMITED [Active] CIN = U45400DL2014PTC269040

Company & Directors' Information:- R E INFRA PRIVATE LIMITED [Active] CIN = U74999MH2007PTC175255

Company & Directors' Information:- M Y C INFRA PRIVATE LIMITED [Active] CIN = U45400UP2013PTC055996

Company & Directors' Information:- A R INFRA PRIVATE LIMITED [Active] CIN = U45202AS2008PTC008561

Company & Directors' Information:- S L REALTY PRIVATE LIMITED [Active] CIN = U67190MH2000PTC123592

Company & Directors' Information:- R K INFRA(INDIA) PRIVATE LIMITED [Active] CIN = U45201KA2010PTC054009

Company & Directors' Information:- A R D REALTY PRIVATE LIMITED [Amalgamated] CIN = U70101CH1997PTC020239

Company & Directors' Information:- U S REALTY PRIVATE LIMITED [Active] CIN = U70100MH2005PTC150744

Company & Directors' Information:- I V INFRA PRIVATE LIMITED [Active] CIN = U45309PB2008PTC031932

Company & Directors' Information:- D. K. REALTY (INDIA) PRIVATE LIMITED [Active] CIN = U70102MH2012PTC234931

Company & Directors' Information:- M & B INFRA LIMITED [Active] CIN = U70109PB2012PLC036738

Company & Directors' Information:- M. J. REALTY PRIVATE LIMITED [Active] CIN = U70200WB2010PTC144642

Company & Directors' Information:- D. C. REALTY PRIVATE LIMITED [Active] CIN = U70109WB2008PTC124999

Company & Directors' Information:- K V N REALTY PRIVATE LIMITED [Active] CIN = U70109DL2014PTC270404

Company & Directors' Information:- V V REALTY PRIVATE LIMITED [Active] CIN = U45201KA2014PTC077263

Company & Directors' Information:- A H INFRA LIMITED [Active] CIN = U31501WB2010PLC155151

Company & Directors' Information:- V & H INFRA PRIVATE LIMITED [Active] CIN = U45203MH2008PTC181787

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- S R U INFRA PRIVATE LIMITED [Active] CIN = U70102UP2014PTC065614

Company & Directors' Information:- S G U INFRA PRIVATE LIMITED [Active] CIN = U70102UP2015PTC071682

Company & Directors' Information:- M S REALTY PRIVATE LIMITED [Active] CIN = U74999PN1995PTC090283

Company & Directors' Information:- N. S. INFRA PRIVATE LIMITED [Active] CIN = U45200UP2021PTC142424

Company & Directors' Information:- M G D INFRA PRIVATE LIMITED [Active] CIN = U45400UP2015PTC069886

Company & Directors' Information:- K R D INFRA PRIVATE LIMITED [Active] CIN = U45400TZ2020PTC034945

Company & Directors' Information:- J. D. REALTY PRIVATE LIMITED [Active] CIN = U45400MH2011PTC215183

Company & Directors' Information:- S R K REALTY PRIVATE LIMITED [Active] CIN = U45102MH2006PTC158838

Company & Directors' Information:- P. R. REALTY PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U67120WB1978PTC031329

Company & Directors' Information:- S K N REALTY PRIVATE LIMITED [Active] CIN = U45400DL2007PTC167522

Company & Directors' Information:- M R REALTY PRIVATE LIMITED [Active] CIN = U45201GJ2003PTC041943

Company & Directors' Information:- Z INFRA LIMITED [Strike Off] CIN = U45201OR2009PLC010795

Company & Directors' Information:- S B M INFRA PRIVATE LIMITED [Strike Off] CIN = U45201TR2010PTC008299

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- G L REALTY PRIVATE LIMITED [Amalgamated] CIN = U45400WB2009PTC137208

Company & Directors' Information:- G R REALTY PRIVATE LIMITED [Active] CIN = U70109WB2010PTC155534

Company & Directors' Information:- U M T REALTY INDIA PRIVATE LIMITED [Active] CIN = U45400MH2011PTC221282

Company & Directors' Information:- S INFRA PRIVATE LIMITED [Under Process of Striking Off] CIN = U45201OR2012PTC016064

Company & Directors' Information:- A. N. REALTY PRIVATE LIMITED [Active] CIN = U70200DL2009PTC196056

Company & Directors' Information:- S A K REALTY PRIVATE LIMITED [Active] CIN = U45201MP2009PTC021488

Company & Directors' Information:- J D C INFRA PRIVATE LIMITED [Strike Off] CIN = U45209HR2012PTC045407

Company & Directors' Information:- S S P L INFRA PRIVATE LIMITED [Strike Off] CIN = U45201OR2011PTC013469

Company & Directors' Information:- B & F REALTY PRIVATE LIMITED [Strike Off] CIN = U45400MH2008PTC183141

Company & Directors' Information:- Y. M. INFRA PRIVATE LIMITED [Active] CIN = U45400MH2010PTC211055

Company & Directors' Information:- V F M REALTY PRIVATE LIMITED [Active] CIN = U45300MH2004PTC148115

Company & Directors' Information:- V V INFRA PRIVATE LIMITED [Active] CIN = U45200TG2008PTC059111

Company & Directors' Information:- V S REALTY PRIVATE LIMITED [Active] CIN = U45400WB2007PTC121039

Company & Directors' Information:- R V G INFRA PRIVATE LIMITED [Strike Off] CIN = U70200DL2011PTC219732

Company & Directors' Information:- S P G N INFRA PRIVATE LIMITED [Active] CIN = U45200AP2015PTC096326

Company & Directors' Information:- Y. C. INFRA PRIVATE LIMITED [Active] CIN = U45400WB2010PTC151352

Company & Directors' Information:- J K S INFRA (INDIA) LIMITED [Active] CIN = U45209PB2012PLC036363

Company & Directors' Information:- AT INFRA & REALTY LIMITED [Strike Off] CIN = U45400MH2013PLC248233

Company & Directors' Information:- A. F. REALTY PRIVATE LIMITED [Under Process of Striking Off] CIN = U45400MH2015PTC268820

Company & Directors' Information:- A. P. REALTY LIMITED [Active] CIN = U70102MH2008PLC178464

Company & Directors' Information:- S. G. M. REALTY LIMITED [Active] CIN = U45202MH2008PLC188746

Company & Directors' Information:- B S REALTY (INDIA) PRIVATE LIMITED [Active] CIN = U45202MH2010PTC204747

Company & Directors' Information:- J S N INFRA (INDIA) LIMITED [Active] CIN = U45400UP2012PLC050189

Company & Directors' Information:- R. B. REALTY LIMITED [Strike Off] CIN = U70200WB2010PLC142194

Company & Directors' Information:- R V J INFRA PRIVATE LIMITED [Active] CIN = U45200DL2013PTC249181

Company & Directors' Information:- J J INFRA INDIA PRIVATE LIMITED [Active] CIN = U45209AP2011PTC078174

Company & Directors' Information:- A R INFRA (INDIA) PRIVATE LIMITED [Active] CIN = U70109MP2007PTC020049

Company & Directors' Information:- G K V INFRA PRIVATE LIMITED [Strike Off] CIN = U45200PN2011PTC141814

Company & Directors' Information:- N. K. REALTY PRIVATE LIMITED [Active] CIN = U45400MH2007PTC171428

Company & Directors' Information:- D K P REALTY PRIVATE LIMITED [Strike Off] CIN = U45400MH2015PTC260738

Company & Directors' Information:- K S A REALTY PRIVATE LIMITED [Active] CIN = U70102MH2010PTC198769

Company & Directors' Information:- R S M P REALTY PRIVATE LIMITED [Active] CIN = U70102MH2011PTC221846

Company & Directors' Information:- H K S REALTY PRIVATE LIMITED [Active] CIN = U70102MH2015PTC269978

Company & Directors' Information:- C K REALTY PRIVATE LIMITED [Active] CIN = U70102PN2008PTC132442

Company & Directors' Information:- V REALTY PRIVATE LIMITED [Converted to LLP] CIN = U45200TN2007PTC065014

Company & Directors' Information:- A R INFRA REALTY PRIVATE LIMITED [Active] CIN = U70102UP2010PTC039825

Company & Directors' Information:- R K M REALTY PRIVATE LIMITED [Active] CIN = U70100WB2010PTC147453

Company & Directors' Information:- A J REALTY PRIVATE LIMITED [Amalgamated] CIN = U74140WB2001PTC093852

Company & Directors' Information:- G B REALTY INDIA PRIVATE LIMITED [Active] CIN = U70101CT2010PTC021655

Company & Directors' Information:- M R K INFRA PRIVATE LIMITED [Active] CIN = U45209TG2012PTC080558

Company & Directors' Information:- L G INFRA PRIVATE LIMITED [Strike Off] CIN = U45400TN2014PTC095310

Company & Directors' Information:- R. M. REALTY PRIVATE LIMITED [Converted to LLP] CIN = U70109MH2010PTC202777

Company & Directors' Information:- N N REALTY PRIVATE LIMITED [Strike Off] CIN = U70200MH2013PTC243807

Company & Directors' Information:- S B REALTY PRIVATE LIMITED [Under Process of Striking Off] CIN = U45400MH2007PTC169591

Company & Directors' Information:- J. N. REALTY PRIVATE LIMITED [Strike Off] CIN = U45400MH2007PTC171518

Company & Directors' Information:- A. M. S. REALTY PRIVATE LIMITED [Active] CIN = U70102MH2007PTC171548

Company & Directors' Information:- D. T. REALTY PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U70102MH2007PTC175823

Company & Directors' Information:- M I REALTY PRIVATE LIMITED [Active] CIN = U70102MH2010PTC206059

Company & Directors' Information:- M. U. REALTY PRIVATE LIMITED [Active] CIN = U70102MH2010PTC209908

Company & Directors' Information:- R P T REALTY AND INFRA PRIVATE LIMITED [Strike Off] CIN = U70102MH2011PTC214414

Company & Directors' Information:- A & O REALTY PRIVATE LIMITED [Active] CIN = U70102MH2013PTC248941

Company & Directors' Information:- R F REALTY PRIVATE LIMITED [Strike Off] CIN = U70102MH2013PTC241612

Company & Directors' Information:- D V REALTY PRIVATE LIMITED [Active] CIN = U45209MH2013PTC244810

Company & Directors' Information:- J G INFRA PRIVATE LIMITED [Active] CIN = U45209CH2012PTC034095

Company & Directors' Information:- E & P INFRA PRIVATE LIMITED [Strike Off] CIN = U74999DL2014PTC271401

Company & Directors' Information:- V A REALTY PRIVATE LIMITED [Strike Off] CIN = U70109DL2013PTC255007

Company & Directors' Information:- T & T INFRA INDIA PRIVATE LIMITED [Strike Off] CIN = U70109DL2015PTC276336

Company & Directors' Information:- K V REALTY PRIVATE LIMITED [Active] CIN = U70109DL2016PTC302492

Company & Directors' Information:- K T INFRA PRIVATE LIMITED [Strike Off] CIN = U70200DL2010PTC199408

Company & Directors' Information:- K Z REALTY PRIVATE LIMITED [Active] CIN = U70102DL2012PTC239147

Company & Directors' Information:- A 4 INFRA PRIVATE LIMITED [Strike Off] CIN = U70100DL2012PTC233921

Company & Directors' Information:- U & I REALTY PRIVATE LIMITED [Strike Off] CIN = U70101DL2013PTC252585

Company & Directors' Information:- K & H INFRA PRIVATE LIMITED [Active] CIN = U45209AP2013PTC090417

Company & Directors' Information:- V. V. P. REALTY PRIVATE LIMITED [Active] CIN = U70101MP2012PTC027905

Company & Directors' Information:- M A G REALTY PRIVATE LIMITED [Active] CIN = U70104HR2010PTC040515

Company & Directors' Information:- C D E F INFRA PRIVATE LIMITED [Active] CIN = U45200KA2011PTC057888

Company & Directors' Information:- K R REALTY PRIVATE LIMITED [Strike Off] CIN = U45200GJ2011PTC064570

Company & Directors' Information:- M M D INFRA PRIVATE LIMITED [Strike Off] CIN = U70101GJ2013PTC075444

Company & Directors' Information:- P M D INFRA PRIVATE LIMITED [Active] CIN = U45201GJ2007PTC050762

Company & Directors' Information:- V & T INFRA PRIVATE LIMITED [Strike Off] CIN = U70100TG2008PTC061671

Company & Directors' Information:- K. P. REALTY PRIVATE LIMITED [Strike Off] CIN = U45201GJ2006PTC049631

    Misc. Application Nos. 149 of 2016, 83, 129 of 2017 & Appeal No. 203 of 2016

    Decided On, 13 August 2019

    At, SEBI Securities amp Exchange Board of India Securities Appellate Tribunal

    By, THE HONOURABLE MR. JUSTICE TARUN AGARWALA
    By, PRESIDING OFFICER
    By, THE HONOURABLE DR. C.K.G. NAIR
    By, MEMBER & THE HONOURABLE MR. JUSTICE M.T. JOSHI
    By, JUDICIAL MEMBER

    For the Appellant: Rajiv Nayyar, Senior Advocate, Saurabh Seth, Surendra Dube, Shatadru Chakraborty, Gauri Memon, i/b M/s. Nankani & Associates, Advocates. For the Respondent: Shyam Mehta, Senior Advocate, Mihir Mody, Sushant Yadav, Tabish Mooman, i/b K Ashar & Co., Advocates.



Judgment Text

Tarun Agarwala, Presiding Officer

1. The facts leading to the filing of the appeal is that the appellant is a public limited company and was carrying on the business of development of high quality infrastructure and real estate in and around India. Securities and Exchange Board of India (hereinafter referred to as, ‘SEBI’) issued a show cause notice dated November 21, 2012, contending that the appellant was found to be running a collective investment scheme as defined under Section 11(AA) of the Securities and Exchange Board of India Act, 1992 (hereinafter referred to as, ‘SEBI Act’) without obtaining the certificate of registration and, accordingly, required the appellant to show cause as to why direction should not be issued under Section 11 and 11B of the SEBI Act read with Regulation 65 of the Securities and Exchange Board of India (Collective Investment Schemes) Regulations, 1999 (hereinafter referred to as, ‘CIS Regulations’). The Whole Time Member (hereinafter referred to as, ‘WTM’) after considering the reply and the evidence that was brought on record and after giving them an opportunity of hearing passed an order dated June 21, 2013 holding that the operations of the appellant were in the nature of collective investment scheme as defined under Section 11A of the SEBI Act and directed the appellant to refund the money collected from its investors within three months from the date of the order.

2. The appellant being aggrieved by the said order filed an appeal. The Tribunal by an order dated July 23, 2013 upheld the findings of SEBI with regards to the nature of operations of the appellant being a collective investment scheme. The Tribunal further allowed the appellant 18 months’ time to refund the money collected from the investors. The Tribunal also granted liberty to the appellant to seek further extension of time, if so required.

3. The appellant being aggrieved by the order of this Tribunal filed a Civil Appeal before the Hon’ble Supreme Court of India. This appeal was dismissed as withdrawn by an order dated September 5, 2014 giving the liberty to the appellant to work out the remedy elsewhere. Thus, the order of SEBI holding that the operations of the appellant as a collective investment scheme without obtaining a certificate of registration was illegal and consequential direction to stop the scheme and refund the amount to the investors became final.

4. Based on the order of the Tribunal dated July 23, 2013, the appellant filed an application dated January 22, 2015 seeking extension of time in order to complete the process of refund. The appellant in this application also sought permission to circulate an information memorandum in terms of Regulation 73 of the CIS Regulations. This application was rejected by SEBI by an order dated May 27, 2015 declining the request for extension of time and also refusing permission to circulate an information memorandum. The impugned order further directed that attachment and recovery proceedings should be initiated against the company for noncompliance of its order dated June 21, 2013.

5. The appellant challenged the order dated May 27, 2015 passed by SEBI before this Tribunal in Appeal No. 298 of 2015. This Tribunal by an order dated June 15, 2015 set aside the order of SEBI dated May 27, 2015 and directed SEBI to verify the claim made by the appellant regarding refund. The Tribunal directed the appellant to furnish the particulars demanded by SEBI vide its various letters for the purpose of verifying the claim. If such particulars were furnished by the appellant, SEBI was required to verify the same and pass appropriate orders on the application of the appellant. It was stated that if the appellant failed to furnish the requisite particulars within the stipulated time the order of SEBI dated May 27, 2015 would revive.

6. It is alleged that pursuant to the order of the Tribunal dated June 15, 2015 the requisite information was submitted within the stipulated period. Thereafter, the appellant again made a fresh representation dated August 7, 2015 seeking permission to circulate an information memorandum under Regulation 73 of the CIS Regulations.

7. Pursuant to the requisite information submitted, SEBI appointed an independent auditor dated August 6, 2015 in order to verify the payments made by the appellant to the investors. Since the appellant was not cooperating with the auditor, SEBI issued a show cause notice dated November 20, 2015 to show cause as to why the order of SEBI dated May 27, 2015 should not be revived. The appellant submitted its reply contending that they are making the payments to the investors and that they have already moved an application seeking further time. The hearing was concluded on April 2, 2016. It transpires that an interim audit report dated May 28, 2016 was submitted to SEBI indicating the methodology for scrutinising the payments made to the investors by the company. The report indicated that the auditor had to discontinue the audit as requisite data was not being supplied by the appellant and even as on the date of the submission of the interim audit report, out of a sample selection of 49282 certificates the appellant had only provided the details of 8471.

8. Based on the said report and other extenuating circumstances, the WTM rejected the application of the appellant seeking further extension of time to implement the SEBI’s order of June 21, 2013 for refund of money to the investors. The request to circulate an information memorandum under Regulation 73 of the CIS Regulations was also rejected. The appellant being aggrieved by the said order dated June 14, 2016 has filed the present appeal.

9. We have heard Shri Rajiv Nayyar, the learned senior counsel for the appellant and Shri Shyam Mehta, the learned senior counsel for the respondent at some length.

10. It was contended that the WTM committed a manifest error in rejecting the application seeking to circulate the information memorandum as prescribed under Regulation 73 of the CIS Regulations. It was contended that the order of SEBI dated June 21, 2013 was an order passed under Regulations 65 and 73 of the CIS Regulations which was affirmed by the Tribunal by its order dated July 23, 2013 in which a specific finding has been given by the Tribunal holding that the Regulation 73 is applicable to the appellant’s investment scheme. It was further contended that SEBI in its counter affidavit filed before the Hon’ble Supreme Court admitted that the Regulation 73 is required to be followed.

11. In our view, the contention raised by the learned senior counsel for the appellant is patently misconceived and cannot be accepted. Before proceeding, it would be appropriate to extract the operative portion of the order passed by the WTM dated June 21, 2013 :

“50. Therefore, I, in exercise of the powers conferred upon me under section 19 of the Securities and Exchange Board of India Act, 1992 and sections 11 and 11B thereof and regulations 65 and 73 of the SEBI (Collective Investment Schemes) Regulations 1999, hereby issue the following directions to safeguard the interest of the investors:

(a) Alchemist Infra Realty Limited shall not collect any money from investors or launch or carry out any scheme which has been identified as a collective investment scheme in this Order.

(b) Alchemist Infra Realty Limited and its directors including Mr. Brij Mohan Mahajan, Mr. Sunil KantiKar and Mr. Narayan Madhav Kumar shall wind up the existing collective investment schemes and refund the money collected by the said company under the schemes with returns which are due to its investors as per the terms of offer within a period of three months from the date of this Order and submit a winding up and repayment report to SEBI in accordance with the SEBI (Collective Investment Schemes) Regulations, 1999, failing which the following actions shall follow :

(i) SEBI would initiate prosecution proceedings under section 24 and adjudication proceedings under Chapter VI of the Securities and Exchange Board of India Act, 1992 against Alchemist Infra Realty and its directors;

(ii) SEBI would make a reference to the State Government/Local Police to register a civil/criminal case against Alchemist Infra Realty Limited and its directors and its managers/persons in-charge of the business and its schemes for offences of fraud, cheating, criminal breach of trust and misappropriation of public funds; and

(iii) SEBI would make a reference to the Ministry of Corporate Affairs, to initiate the process of winding up of the company, Alchemist Infra Realty Limited.

(c) Alchemist Infra Realty Limited and its directors Mr. Brij Mohan Mahajan, Mr. Narayan Madhav Kumar, Mr. Balvir Singh, Mr. Chandra Shekhar Chauhan and Mr. Sunil KantiKar are restrained from accessing the securities market and are prohibited from buying, selling or otherwise dealing in securities market till all the collective investment schemes are would up by the Company and all the monies mobilized through such schemes are refunded to its investors with returns which are due to them.”

12. A perusal of the order of SEBI indicates that the order has been purported to be issued under Sections 11 and 11B of the SEBI Act read with Regulations 65 and 73 of the CIS Regulations. We are, however, of the opinion that Regulation 73 has wrongly been quoted in the order in as much as we find that the directions have been issued only under Sections 11 and 11B of the SEBI Act read with the Regulation 65 of the CIS Regulations.

13. In this regard, it would be appropriate to extract the provisions of Regulations 65 and 73 of the CIS Regulations, as it stood during the relevant period 2012-2013 hereunder :-

“65. The Board may, in the interests of the securities market and the investors and without prejudice to its right to initiate action under this Chapter, including initiation of criminal prosecution under section 24 of the Act, give such directions as it deems fit in order to ensure effective observance of these regulations, including directions:

(a) requiring the person concerned not to collect any money from investors or to launch any scheme;

(b) prohibiting the person concerned from disposing of any of the properties of the scheme acquired in violation of these regulations;

(c) requiring the person concerned to dispose of the assets of the scheme in a manner as may be specified in the directions;

(d) requiring the person concerned to refund any money or the assets to the concerned investors along with the requisite interest or otherwise, collected under the scheme;

(e) prohibiting the person concerned from operating in the capital market or from accessing the capital market for a specified period.”

“73. (1) An existing collective investment scheme which:

(a) has failed to make an application for registration to the Board; or

(b) has not been granted provisional registration by the Board; or

(c) having obtained provisional registration fails to comply with the provisions of regulation 71;

shall wind up the existing scheme.

(2) The existing Collective Investment Scheme to be wound up under sub-regulation (1) shall send an information memorandum to the investors who have subscribed to the schemes, within two months from the date of receipt of intimation from the Board, detailing the state of affairs of the scheme, the amount repayable to each investor and the manner in which such amount is determined.

(3) The information memorandum referred to in sub-regulation (2) shall be dated and signed by all the directors of the scheme.

(4) The Board may specify such other disclosures to be made in the information memorandum, as it deems fit.

(5) The information memorandum shall be sent to the investors within one week from the date of the information memorandum.

(6) The information memorandum shall explicitly state that investors desirous of continuing with the scheme shall have to give a positive consent within one month from the date of the information memorandum to continue with the scheme.

(7) The investors who give positive consent under subr-egulation (6), shall continue with the scheme at their risk and responsibility : Provided that if the positive consent to continue with the scheme, is received from only twenty-five per cent or less of the total number of existing investors, the scheme shall be wound up.

(8) The payment to the investors, shall be made within three months of the date of the information memorandum.

(9) On completion of the winding up, the existing collective investment scheme shall file with the Board such reports, as may be specified by the Board.”

14. Regulation 65 is under Chapter VIII of CIS Regulations wherein the procedure has been propounded for action in case of default. The directions contained in the order of SEBI dated June 21, 2013 as extracted above is in terms of the directions provided under Regulation 65 of CIS Regulations.

15. Regulation 73 has been provided under Chapter IX of the CIS Regulations under the heading existing collective schemes and where existing schemes failed to comply with the provisions under Regulations 71 and 72 then the said existing collective schemes were required to be wound up. The information memorandum contemplated under Regulation 73(6) is to provide an option to the contributors as to whether they would like to continue with the collective investment schemes or not.

16. In our opinion, Regulation 73 is not applicable in the instant case in as much as it was not an existing scheme as on the date of incorporation of the Regulations which came into effect on January 25, 1995. The appellant’s CIS scheme came into effect much after 2005. The Hon’ble Supreme Court in SEBI vs. Gaurav Varshney and Ors. [(2016) 14 SCC 430] has categorically held that an existing collective investment scheme within the meaning of Section 12(1B) as also within the meaning of collective investment regulations, comprise of only such collective investment scheme which has come into existence prior to January 25, 1995. In the instant case, the appellant’s scheme came into existence much after January 25, 1995 and, thus, Regulation 73 of the CIS Regulations is not applicable.

17. Further, once there is an order to refund the money collected by the appellant under the scheme, the question of circulating the information memorandum to the contributories under Regulation 73(6) and requiring the contributors / investors to give their consent under Regulation 73(7) does not arise. Such exercise would be defeating the order of refund of the monies collected illegally under the CIS Scheme.

18. We are further of the view that merely quoting a wrong provision of the Statute while exercising power under an Act would not invalidate the order passed by the authority if it is shown that such order could be passed under other provisions of the Statute. This principle has been approved by the Hon’ble Supreme Court in the catena of cases and recently in Kedar Shashikant Deshpande and Ors. vs. Bhor Municipal Council and Ors. [(2011) 2 SCC 654]. In our view, Regulation 73 has wrongly been quoted in the order of SEBI. No directions have been issued under Regulation 73 and the directions issued are under Sections 11 and 11B of the SEBI Act read with Regulation 65 of the CIS Regulations.

19. In this regard, we also find that the arguments on Regulation 73 and its applicability was raised by the appellant before the Tribunal which was unnecessary and was not required since no direction under Regulation 73 was issued. However, since arguments were raised, the Tribunal dealt with it which is reflected in the order of the Tribunal. In our opinion, the decision by the Tribunal on Regulation 73 was unnecessary to the decision of the case and, therefore, is not precedential. In our opinion, a judicial comment made during the course of delivering a judicial opinion in passing and which was not necessary to the issue is an ‘obiter dicta’ and has no precedential value. Thus, no benefit can be taken by the appellant merely because the Tribunal considered the provisions of Regulation 73 of the CIS Regulations. Similarly, the mere fact that an officer of SEBI in his affidavit before the Hon’ble Supreme Court of India has stated that the provisions of Regulation 73 are applicable cannot be made binding upon the respondent nor can it overreach the provisions of law. In any case, the law on Regulation 73 has now been settled by the Hon’ble Supreme Court in the Gaurav Varshney case (supra).

20. In the light of the aforesaid, we are of the opinion that when there was a clear cut direction of WTM directing refund of the monies collected under the CIS, the question of continuing with the scheme by distribution of information memorandum under Regulation 73 does not arise. The application of the appellant seeking to circulate the information memorandum under Regulation 73 to its investors was patently misconceived and was rightly rejected.

21. With regard to the request for extension of time to refund the monies, we are of the opinion that the WTM rightly rejected the application. Enough latitude has been given to the appellant to refund the amount. More than five years have elapsed and the order of SEBI dated June 21, 2013 is yet to be implemented in full.

22. In this regard, we find that SEBI in its order dated June 21, 2013 had directed the appellant to refund the amount to its investors within three months. This period of three months was extended by 18 months by the Tribunal by its order dated July 23, 2013. Before the expiry of 18 months, the appellant moved an application dated January 22, 2015 for extension which was rejected by SEBI by its order dated May 27, 2015. The said order of May 27, 2015 was set aside by this Tribunal with the direction that necessary details of repayment would be provided by the appellant which shall be verified by SEBI. This Tribunal also directed that if necessary details were not provided then the order dated May 27, 2015 would revive.

23. It was contended by the appellant that necessary details were provided to the WTM who instead of verifying itself, appointed an independent auditor on August 6, 2015 for verification. It was alleged that before it could be verified, the impugned order was passed in violation of principles of natural justice.

24. In our view, upon consideration of the material that has been brought on record, we find that even though the independent auditor was appointed on August 6, 2015, for almost three months, the appellant did not schedule a meeting with the auditor. As a result, the auditor had to intimate SEBI that they were unable to continue with the audit on account of non-cooperation by the appellant. Based on this non-cooperation, a show cause notice dated November 20, 2015 was issued to show cause as to why the order dated May 27, 2015 should not be revived. In this show cause notice, it was categorically indicated that the auditor had made request on September 2, 2015, October 6, 2015, October 20, 2015 and November 2, 2015 for holding a meeting which the appellant failed to adhere. The record a

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lso indicates that the audit recommenced on March 21, 2016 and inspite of auditor taking a sample of 49282 out of 257477 investors, the company failed to provide the necessary certificates and only provided 8471 certificates and that too without providing the bank statements for cross verification. 25. In the light of the aforesaid, we are of the view that the appellant resorted to all kinds of dilatory tactics in not getting the repayments verified, namely, whether the appellant had actually refunded the amount to the investors. The WTM also took note of the income tax report in which it was indicated that monies have not been refunded to the investors and have been diverted to a sister company of the appellant. In the light of the conduct of the appellant, we are of the opinion that admittedly the entire amount has not been repaid to the investors and whatever has been alleged by the appellant to have been repaid has not been verified. The appellant is guilty of adopting dilatory tactics in getting the repayments verified. 26. Thus, we are of the opinion that the application for extension of time to refund the amount was rightly rejected. It may be stated here that more than Rs. 1900 crores were collected which till date has not been refunded inspite of the order being passed by SEBI on June 21, 2013. Thus, no relief can be granted to the appellant. 27. Before parting, we would like to observe that the hearing before the WTM concluded on April 6, 2016. The interim audit report is dated May 28, 2016 which the WTM considered. In our opinion, if a document comes to existence after the conclusion of the hearing, the said document cannot be taken into consideration unless an opportunity is given to the appellant which in the instant case is non-existent. However, reliance on the interim audit report will not invalidate the impugned order as in our opinion, sufficient time was allowed to the appellant to refund the amount which they miserably failed to do so. 28. In view of the aforesaid, the appeal fails and is accordingly dismissed. As a result, all Misc. Applications have become infructuous and are accordingly rejected.
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