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M/s. S.S. Forging & Engineering Ltd. v/s BSE Limited

    Misc. Application No. 322 of 2018 & Appeal No. 306 of 2018

    Decided On, 30 October 2018

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

    By, THE HONOURABLE DR. C.K.G. NAIR
    By, MEMBER

    For the Appellant: Devendra M. Udani, Advocate. For the Respondent: Vivek Shah, Advocate i/b ELP.



Judgment Text

Oral:

Misc. Application No. 322 of 2018:-

By these Misc. Application appellant seeks condonation of 28 days delay in filing this appeal. For the reasons stated in the Misc. Application, delay is condoned. Accordingly, Misc. Application is disposed of with no order as to costs.

Appeal No. 306 of 2018:-

1. This appeal has been filed to challenge the order of BSE Limited (‘BSE’ for short) dated May 11, 2018 whereby the appellant company has been delisted. After hearing the matter for some time, counsel for the appellant, on instruction, submits that all payments due to BSE and other pending compliances, which led to delisting the appellant company - M/s. S.S. Forging & Engineering Ltd., will be complied with within 15 days from receiving the consolidated list of non-compliances from BSE. If the appellant does comply, then BSE shall give an opportunity of personal hearing to the appellant and pass a final order in

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accordance with law. 2. Appeal is disposed of on the above terms with no order as to costs.
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