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Master Capital Services Limited v/s Securities and Exchange Board of India

    Appeal No. 322 of 2021

    Decided On, 12 May 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 Appellant: Sachin Mittal, R.K. Singhania, G.S. Chawla, Anil Sadana, Authorised Representatives. For the Respondent: Abhiraj Arora, Karthik Narayan, Rashi Dalmia, Advocates i/b ELP.



Judgment Text

1. Three weeks time is allowed to the respondent to file a reply. Three weeks thereafter to the appellant to file a rejoinder. List this appeal for admission and for final disposal on July 8, 2021.

2. In the meanwhile, we direct the appellant to deposit the penalty amount within four weeks from today. If the said amount is deposited the same would be subject to the result of the appeal.

3. Parties are directed to take instructions from the Registrar 48 hours before the date fixed in order to find out as to whether the matter would be taken up for hearing through video conference or through physical hearing.

4. The present matter was 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 digita

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