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Arihant Services Ltd. v/s Bombay Stock Exchange Limited

    Appeal No. 345 of 2018

    Decided On, 08 October 2018

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

    By, THE HONOURABLE DR. C.K.G. NAIR
    By, MEMBER

    For the Appellant: Amrut Joshi, Rukshin Ghiara, Raj Dani i/b DM Legal Ventures, Advocates. For the Respondent: Manish Chhangani, i/b Khaitan & Co., Advocates.



Judgment Text

Oral:

1. This appeal has been filed to challenge the order passed by the Bombay Stock Exchange Limited ('BSE' for short) dated June 20, 2018, by which the representation of the appellant-company was disposed of.

2. After hearing the matter for some time, counsel for the appellant Shri. Amrut Joshi, on instruction, submits that the appellant is ready and willing to go by the process laid down at Annexure-A of the Securities and Exchange Board of India Circular dated October 10, 2016 and specifically stated at para II, internal pages 3 & 4, of the impugned order dated June 20, 2018.

3. Accordingly, appellant is directed to make a fresh representation to BSE after complying with all the requirements. If the appellant makes such a representation then BSE shall take a final decision and communicate the same to the appellant at the earliest, preferably within a period of two months from receiving the required documents/ final representation f

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rom the appellant. 4. Appeal is disposed of in the aforesaid terms with no order as to costs.
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