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Dangi Financial & Management Consultancy Pvt. Ltd v/s National Stock Exchange of India Ltd

    Appeal No. 173 of 2011

    Decided On, 21 October 2011

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

    By, THE HONOURABLE JUSTICE P.K. MALHOTRA
    By, MEMBER & THE HONOURABLE JUSTICE S.S.N. MOORTHY
    By, MEMBER

    For the Appellant: J. J. Bhatt, Advocate. For the Respondent: Sachin Chandarana, Ms. Pranika Bhatia, Advocates.



Judgment Text

Per: P. K. Malhotra, Member (Oral)

We have heard learned counsel for the parties for some time. Learned counsel for the respondent states that the National Stock Exchange of India Ltd. (NSE) is willing to clarify that the appellant has ceased to be a defaulter and its name will be removed from NSE’s list of defaulters. NSE will also issue a circular and press release in this regard. NSE will take this action within a period of one week from today.

In view of the statement made on behalf of NSE, learned counsel for the appellant requests that he may be per

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mitted to withdraw the appeal. Dismissed as withdrawn.
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