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Keynote Commodities Limited v/s Securities & Exchange Board of India, SEBI Bhavan

    Appeal No. 182 of 2013
    Decided On, 10 October 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: Somasekhar Sundaresan with Ravichandra Hegde, Aditi Deshpande, Advocates. For the Respondent: Shiraz Rustomjee, Senior Advocate with Mihir Mody, Rushin Kapadia, Advocates.


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

1. In view of the grievance made by appellant regarding the delay in passing the impugned order, learned counsel for respondent, on instructions, states that in the facts of the present case impugned order may be set aside and restored to the file of Adjudicating Officer for passing fresh order on merits.

2. Accordingly, in the facts of the present case, impugned order dated July 31, 2013 is quashed and set aside and the matter is restored to the file of Adjudicating Officer of SEBI for passing fresh order on merits and in accordance with law after giving personal hearing to the appellant.

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