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Alfa Fiscal Services Private Limited & Others v/s Securities and Exchange Board of India SEBI Bhavan

    Appeal No.188 of 2012

    Decided On, 20 November 2012

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

    By, P.K. MALHOTRA
    By, MEMBER & PRESIDING OFFICER (OFFG.) & S.S.N. MOORTHY
    By, MEMBER

    For the Appellants: Ravichandra Hegde, Advocate with Abhishek Venkataraman, Advocate. For the Respondent: Shiraz Rustomjee, Senior Advocate with Mihir Mody, Advocate.



Judgment Text

P.K. Malhotra (Oral)

During pendency of this appeal, the Securities and Exchange Board of India has passed an order on October 31, 2012 revoking the interim order passed against the appellants, which was the subject-matter of appeal. In view of the revocation order passed by the Board, the appeal has become infructuous.

The

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appeal stands disposed of accordingly.
O R