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Jaypee Capital Services Ltd. v/s Securities and Exchange Board of India SEBI Bhavan

    Appeal No. 1 of 2014

    Decided On, 22 January 2014

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

    By, THE HONOURABLE MR. JUSTICE J.P. DEVADHAR
    By, PRESIDING OFFICER
    By, THE HONOURABLE MR. JOG SINGH
    By, MEMBER & THE HONOURABLE MR. A.S. LAMBA
    By, MEMBER

    For the Appellant: Rajesh Khandelwal, Advocate. For the Respondent: Kumar Desai, Advocate with Mihir Mody, Pratham V. Masurekar, Advocates.



Judgment Text

J.P. Devadhar, Presiding Officer (Oral)

1. This appeal is filed to challenge order of adjudicating officer dated October 17, 2013. Counsel for respondent fairly states that in view of fact that impugned order has been passed after three and half years of giving personal hearing to the appellant and further written submissions filed by the appellant in the adjudication proceedings have not been considered in the impugned order, it would be just and proper to remand the matter for fresh adjudication.

2. Accordingly, impugned order dated October 17, 2013 is quashed and set aside and the adjudicating officer is directed to pass fresh order on merits and in accordance with law after giving personal hearing to the appellant and after furnishing necessary documents to the

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appellant. 3. Appeal is disposed of in above terms with no order as to costs.
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