w w w . L a w y e r S e r v i c e s . i n



Minal Bharat Patel & Others v/s Securities & Exchange Board of India

    Misc. Application Nos. 1277, 1278 of 2021 & Appeal No. 691 of 2021

    Decided On, 15 November 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 Appellants: P.N. Modi, Senior Advocate, Neville Lashkari, Rihal Kazi, Advocates i/b M & M Legal Ventures. For the Respondent: Pradeep Sancheti, Senior Advocate, Nishit Dhruva, Yash Garach Advocates i/b MDP & Partners.



Judgment Text

1. The appeal is taken for hearing the urgency application is disposed of.

2. We have heard the learned counsel for the appellant. We direct the respondent to file a reply within three weeks from today. Three weeks thereafter to the appellant to file a rejoinder. The matter would be listed for admission and for final disposal on January 20, 2022.

3. Considering the facts and circumstances that has been brought on record we stay the effect and operation of the debarment order against the appellants subject to the condition that penalty amount shall be deposited within six weeks from today. The miscellaneous application for stay is also disposed of.

4. 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.

5. 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 d

Please Login To View The Full Judgment!

irected to act on the digitally signed copy of this order. Parties will act on production of a digitally signed copy sent by fax and/or email.
O R