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Kotecha Capital Services Ltd. v/s Securities and Exchange Board of India

    Misc. Application No. 32 of 2009 And Appeal No. 86 of 2009

    Decided On, 17 June 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. Shyam Mehta, Advocate and Mr. Mr. Ankit Lohia, Advocate and Ms. Akshaya Bhansali, Advocate for the Appellant. Mr. Kumar Desai Advocate with Ms. Daya Gupta, Advocate for the Respondent.



Judgment Text

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


There is delay of one day in filing the appeal. An application seeking condonation of delay has been filed. After hearing the learned senior counsel for the appellant and the learned counsel for the respondent and for the reasons stated in the

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application the delay is condoned.
O R