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India Ratings & Research Private Limited v/s Securities & Exchange Board of India


Company & Directors' Information:- A G RESEARCH PRIVATE LIMITED [Strike Off] CIN = U85120TG2014PTC093661

Company & Directors' Information:- INDIA RATINGS AND RESEARCH PRIVATE LIMITED [Active] CIN = U67100MH1995FTC140049

Company & Directors' Information:- I AND D RESEARCH PRIVATE LIMITED [Active] CIN = U74140DL2003PTC118439

Company & Directors' Information:- J B RESEARCH PRIVATE LIMITED [Active] CIN = U74920MH2005PTC158461

Company & Directors' Information:- U 2 RESEARCH PRIVATE LIMITED [Strike Off] CIN = U73100MH2008PTC179902

    Appeal No. 103 of 2020

    Decided On, 30 September 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: P.N. Modi, Senior Advocate, Neville Lashkari, Anuj Berry, Tanvee Kanauja, i/b Shardul Amarchand Mangaldas & Co., Advocates. For the Respondent: Mihir Mody, Shehaab Roshan, i/b K Ashar & Co., Advocates.



Judgment Text

1. The learned senior counsel for the appellant Shri P.N. Modi submits that the SEBI has passed a fresh order in the matter and accordingly a fresh appeal also needs to be filed. If the fresh appeal is filed, list both the appeals together on December 3, 2020.2. We also direct all the parties to approach the Registrar of this Tribunal 48 hours before the date fixed in order to find out as to whether the present appeal would heard through video conference or through physical hearing depending on the prevailing situation.3. 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 digitally signed c

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