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Jai Annanya Investments Private Limited BIA Merline Chambers v/s Securities & Exchange Board of India, SEBI Bhavan

    Appeal No. 87 of 2018
    Decided On, 05 April 2018
    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal
    By, THE HONOURABLE MR. JUSTICE J.P. DEVADHAR
    By, PRESIDING OFFICER & THE HONOURABLE DR. C.K.G. NAIR
    By, MEMBER
    For the Appellant: Jaikishan Lakhwani, i/b Anand Narayan,Advocates. For the Respondent: Pradeep Sancheti, Senior Advocate, Mihir Mody, Nishant Upadhyay, i/b K Ashar & Co., Advocates.


Judgment Text
J.P. Devadhar, Presiding Officer (Oral)

1. This appeal is filed to challenge the inaction on part of Securities and Exchange Board of India ('SEBI' for short) in disposing of the representations made by the appellant to SEBI on August 02, 2017 and February 26, 2018 respectively.

2. Counsel for SEBI on instruction states that SEBI would dispose of the representations made by the appellant within one week from today. Statement made by counsel for SEBI is accepted.

3. In view of the above, nothing survives in the appeal and the same is di

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sposed of in the aforesaid terms with no order as to costs.
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