RULE 3: LIMITATION FOR FILING AN APPEAL


An appeal may be preferred by the aggrieved person within a period of forty five days from the date on which a copy of the order, made by the Board under the Act or the regulations made thereunder, is received by the person. Provided that the Securities Appellate Tribunal may entertain an appeal after the expiry of the said period of forty-five days if it is satisfied that there was sufficient cause for not filing it within that period.

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