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CMS Finvest Limited & Another v/s BSE Limited Phiroze Jeejeebhoy Towers

    Misc. Application No. 292 of 2018 & Appeal No. 351 of 2018

    Decided On, 18 September 2018

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

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

    For the Appellants: Vinay Chauhan, Advocate, K.C. Jacob, Advocate i/b Corporate Law Chambers India. For the Respondent: Tomu Francis, Advocate i/b ELP.



Judgment Text

Oral:

Misc. Application No. 292 of 2018

By this Misc. Application, Applicant seeks condonation of 30 days delay in filing the Appeal. For the reasons stated in the Misc. Application and in the peculiar facts of the matter delay is condoned.

Misc. Application is disposed of accordingly.

Appeal No. 351 of 2018

1. After hearing the matter for some time, counsel for the appellants, on instruction, submits that all payments due to BSE Limited ('BSE' for short) and other pending compliances which led to delisting the appellant-company CMS Finvest Limited, will be complied with within 15 days from receiving the consolidated list of non-compliances from BSE. If the appellants do comply, then BSE shall give an opportunity of personal hearing to them and pass a final order in accordance

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with law. 2. Appeal is disposed of on above terms with no order as to costs.
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