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Kaynet Finance Limited v/s Securities and Exchange Board of India & Another

    Appeal No. 94 of 2009

    Decided On, 07 July 2009

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

    By, CORAM: JUSTICE N.K. SODHI
    By, PRESIDING OFFICER
    By, SAMAR RAY
    By, MEMBER

    Mr. Bharat Merchant, Advocate for the Appellant. None for the Respondent no. 1. Mr. Sachin Chandarana, Advocate for the Respondent no. 2



Judgment Text

Justice N.K. Sodhi, Presiding Officer (Oral)


By consent of counsel for the parties, the appeal is disposed off with a direction to Respondent no. 2 to summon the appellant alongwith the complainant Mr. R. Sundararaman and Mr. Swapnil Gandhi and after affording them a common hearing pass an appropriate ord

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er in accordance with law. No costs.
O R