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Eureka Stock & Share Broking Services Limited v/s The Bombay Stock Exchange Limited

    Appeal No.141 of 2008 and Misc. Application No.89 of 2008

    Decided On, 21 November 2008

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

    By, CORAM: JUSTICE N.K. SODHI
    By, PRESIDING OFFICER
    By, UTPAL BHATTACHARYA
    By, MEMBER

    Mr. Deepak Dhane Advocate for the Appellant. Ms. Nilima Satope representative for the Respondent.



Judgment Text

Justice N.K. Sodhi, Presiding Officer (Oral)


Learned counsel for the appellant prays that he may be allowed to withdraw the appeal. The respondent has no objection.


D

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ismissed as withdrawn.
O R