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JSW Steel Ltd. JSW Centre, Bandra (East), Mumbai v/s Securities & Exchange Board of India SEBI Bhawan


Company & Directors' Information:- JSW STEEL LIMITED [Active] CIN = L27102MH1994PLC152925

Company & Directors' Information:- STEEL EXCHANGE INDIA LIMITED [Active] CIN = L74100AP1999PLC031191

Company & Directors' Information:- STEEL EXCHANGE INDIA PRIVATE LIMITED [Amalgamated] CIN = U27100TG1999PTC033099

Company & Directors' Information:- STEEL CENTRE PVT LTD [Active] CIN = U27107WB1996PTC079111

Company & Directors' Information:- EAST INDIA SECURITIES LTD [Active] CIN = U67120WB1995PLC072026

Company & Directors' Information:- EAST INDIA CORPORATION LIMITED [Active] CIN = U61100TN1942PLC000704

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- A T C (EAST INDIA) PRIVATE LIMITED [Active] CIN = U63090MH2000PTC126349

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- EAST INDIA STEEL PVT. LTD. [Strike Off] CIN = U74999WB1993PTC059272

    Appeal No. 307 of 2017

    Decided On, 15 May 2018

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

    By, THE HONOURABLE MR. JUSTICE J.P. DEVADHAR
    By, PRESIDING OFFICER

    For the Appellant: Karishni Khanna, i/b. Cyril Amarchand Mangaldas, Advocates. For the Respondent: Santanu Mitra, Anubhav Ghosh, i/b. Desai & Diwanji, Advocates.



Judgment Text

Oral:

1. This appeal is filed to challenge the order passed by the Adjudicating Officer (‘AO’ for short) of Securities and Exchange Board of India (‘SEBI’ for short) on 31st August, 2017. By the said order penalty of Rs.2.5 lakh was imposed on the appellant under Section 15C of the Securities and Exchange Board of India Act, 1992.

2. Counsel for the parties state that the appellant had filed a settlement application and on SEBI allowing the settlement application appellant has already paid the amount quantified under the settlement terms.

3. Accordingly, approval is granted under Regulation 16(2) of the Securities and Exchange Board of India (Settlement of Administrative and Civil Proceedings) Regulation, 2014 for settlement of the proceedings.

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> 4. Appeal is disposed of in terms of the settlement with no order as to costs.
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