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Popular Stock & Share Services Ltd. v/s Securities & Exchange Board of India

    Appeal No.369/2004

    Decided On, 20 January 2005

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

    By, CORAM: JUSTICE KUMAR RAJARATNAM
    By, PRESIDING OFFICER
    By, N.L. LAKHANPAL
    By, MEMBER

    Appellant – Represented by: Mr. L.R. Castelino, Advocate. Respondent – Represented by: Mr. Dipan Merchant, Advocate.



Judgment Text

Per: Justice Kumar Rajaratnam, Presiding Officer


1. Heard the counsel for the appellant and the counsel for the respondent. The appellant has filed a memorandum dated 20.1.2005 stating that the appellant is facing proceedings initiated under the provisions of the Maharashtra Protection of Interest of Depositors (In Financial Establishments) Act, 1999 (MPID Act). the memorandum further states that no purpose will be served in this appeal and seeks leave of this Court to withdraw this appeal.


2. Leave granted. Appeal is disposed of as withdrawn. All contentions before the MPID Act are left open. The appellant is at liberty, if acquitted/discharged under the provisions of t

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he MPID Act, to take such steps in accordance with law to redress his grievance.
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