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Greencrest Financial Services Limited v/s Securities and Exchange Board of India, SEBI Bhavan

    Appeal No. 613 of 2019

    Decided On, 26 August 2020

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

    By, THE HONOURABLE MR. JUSTICE TARUN AGARWALA
    By, PRESIDING OFFICER
    By, THE HONOURABLE DR. C.K.G. NAIR
    By, MEMBER & THE HONOURABLE MR. JUSTICE M.T. JOSHI
    By, JUDICIAL MEMBER

    For the Appellant: Aishwarya Shubhangi, Advocate. For the Respondent: Abhiraj Arora, Vivek Shah, Rashi Dalmia, Advocates i/b ELP.



Judgment Text

Tarun Agarwala, Presiding OfficerOral:1. We have heard Ms. Aishwarya Shubhangi the learned counsel for the appellant and Shri Abhiraj Arora, the learned counsel for the respondent through video conference. An affidavit has been filed by the appellant stating that they are willing to accept the settlement amount in terms of the settlement scheme and that they will pay the amount as per the settlement scheme. In view of the aforesaid, the appeal is dismissed as not pressed leaving it open to the appellant to pay the settlement amount as per settlement scheme within the stipulated period. In these circumstances of the case there shall be no order as to costs.2. 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 act on the digi

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