w w w . L a w y e r S e r v i c e s . i n



Dilip Shah & Another v/s Securities & Exchange Board of India

    Appeal No. 385, 386 of 2020 with Misc. Application Nos. 453, 454 of 2020 (Delay Application) & Appeal Lodging Nos. 445, 446 of 2020

    Decided On, 09 December 2020

    At, SEBI Securities amp Exchange Board of India Securities Appellate Tribunal

    By, THE HONOURABLE MR. JUSTICE TARUN AGARWALA
    By, PRESIDING OFFICER & THE HONOURABLE MR. JUSTICE M.T. JOSHI
    By, JUDICIAL MEMBER

    For the Appellants: Prachi Pandya, i/b Corporate Attorneys, Advocates. For the Respondent: Anubhav Ghosh, Ravishekhar Pandey, i/b The Law Point, Advocates.



Judgment Text

1. These four appeals arise from the same issue. Two appeals have been filed against the order of the Adjudicating Officer and two appeals have been filed against the order of the Whole Time Member. Since the issues are common all the appeals are taken up together.2. The delay in filing the appeals against the order of the Whole Time Member is condoned. The Misc. Applications are allowed.3. Four weeks’ time is allowed to the respondent to file a reply. Two weeks thereafter to the appellants to file rejoinder. The matter would be listed for admission and for final disposal on January 28, 2021.4. Parties will take instructions from the Registrar 48 hrs. before the date fixed in order to find out as to whether the appeal would be heard through video conference or through physical hearing.5. The present matter was heard through video conference due to Covid-19 pandemic. At this stage it is not possible to sign a copy of this order nor a certified copy of this order could be issued by the Registry. In these circumstances, this order will be digitally signed by the Presiding Officer on behalf of the bench and all concerned parties are directed to ac

Please Login To View The Full Judgment!

t on the digitally signed copy of this order. Parties will act on production of a digitally signed copy sent by fax and/or email.
O R