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

    Misc. Application No. 175 of 2020 (Delay Application) & Appeal No. 204 of 2020

    Decided On, 05 November 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 Appellants: Rinku Valanju, Hiral Shah, i/b R V Legal, Advocates. For the Respondent: Anubhav Ghosh, Ravishekhar Pandey, Advocate i/b The Law Point.



Judgment Text

1. We have heard Ms. Rinku Valanju, the learned counsel for the appellants and Mr. Anubhav Ghosh, the learned counsel for the respondent through video conference.2. A request was made by the learned counsel for the respondent that the senior arguing counsel is held up in a part heard matter before the Hon’ble Bombay High Court, and therefore, prayed for an adjournment.3. In view of the aforesaid, the matter is adjourned. List for final disposal on November 27, 2020.4. 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 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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