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Le Waterina Resorts & Hotels Limited v/s Securities & Exchange Board of India

    Appeal Nos. 341, 342, 343, 399, 400, 540 of 2019

    Decided On, 10 February 2021

    At, SEBI Securities amp Exchange Board of India Securities Appellate Tribunal

    By, THE HONOURABLE MR. JUSTICE TARUN AGARWALA
    By, PRESIDING OFFICER & THE HONOURABLE MR. JUSTICE M.T. JOSHI
    By, JUDICIAL MEMBER

    For the Appearing Parties: Prajakta Sardesai, Advocate i/b Interjuris, Akshay Patil, Chirag Bhavsar, Vidhi Shah, Advocates i/b MDP & Partners.



Judgment Text

1. We have heard the learned counsel for the parties through video conference.2. A request for adjournment has been made on behalf of the counsel for one of the appellants. Adjourned for the day. List on February 15, 2021.3. Parties are directed to take instructions from the Registrar 48 hrs. before the date fixed in order to find out as to whether the matters would be taken up for hearing through video conference or through physical hearing.4. The present matters were heard through video conference due to Covid-19 pandemic. At this stage it is not possible to sign a copy of this order nor a certified copy of this order could be issued by the Registry. In these circumstances, this order will be digitally signed by the Private Secretary on behalf of the bench and all concerned parties are directed to act on the digitally signed copy of t

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his order. Parties will act on production of a digitally signed copy sent by fax and/or email.
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