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Praveen Poddar v/s Securities & Exchange Board of India, SEBI Bhavan


Company & Directors' Information:- PRAVEEN INDIA LTD . [Active] CIN = L21029WB1983PLC036326

Company & Directors' Information:- PODDAR SECURITIES ( INDIA ) PRIVATE LIMITED [Active] CIN = U93000WB2005PTC105283

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- PRAVEEN & COMPANY PRIVATE LIMITED [Strike Off] CIN = U99999DL1999PTC098397

Company & Directors' Information:- R PODDAR PRIVATE LIMITED [Strike Off] CIN = U99999MH1940PTC003144

Company & Directors' Information:- A. M. PODDAR AND CO;. LIMITED [Dissolved] CIN = U99999MH1951PLC008426

    Misc. Application No. 341 of 2018, 338 of 2018 In Appeal Lodging No. 443 of 2018

    Decided On, 22 October 2018

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

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

    For the Applicant: Saurabh Bachhawat, Rakshita Poddar, i/b Mindspright Legal, Advocates. For the Respondent: Vidhi Jhawar, Pulkit Sukhramani, i/b The Law Point, Advocates.



Judgment Text

Oral:

1. Not on Board. Mentioned today by counsel for the applicant.

2. By this Misc. Application No. 341 of 2018 applicant seeks withdrawal of this Tribunals’ order dated October 15, 2018, whereby Misc. Application No. 338 of 2018 was rejected for want of appearance. Counsel for the applicant/ appellant states that it was due to a communication gap between the counsels. Given that it was not a fault of the applicant/ appellant Misc. Application No. 338 of 2018 is restored so that applicant/ appellant can comply with the objection raised by the Registry.

3. Accordingly, Misc. Appli

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cation No. 341 of 2018 is disposed of with no order as to costs.
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