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Proseed India Limited (formerly known as Green Fire Agri Commodities Ltd.) v/s National Stock Exchange of India Ltd. & Another

    Misc. Application No. 320 of 2017 & Appeal No. 350 of 2017
    Decided On, 12 December 2017
    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal
    By, THE HONOURABLE MR. JOG SINGH
    By, MEMBER & THE HONOURABLE DR. C.K.G. NAIR
    By, MEMBER
    For the Appellant: Rinku Valanju a/w Hiral Shah, Advocates. For the Respondents: R1, Charmi Chhadva, i/b Manilal Kher Ambalal & Co., Advocates, Tomu Francis, Advocate i/b ELP.


Judgment Text
Jog Singh, Member (Oral)

1. Not on board. Taken up by consent of the parties.

2. Ms. Charmi Chhadva, learned Counsel for NSE – Respondent No.1, at the outset states that appropriate orders would be passed in the case of the Appellant, who had already been heard by NSE, within six weeks from today.

3. In view of this, we see no reason to keep this appeal pending.

4. Accordingly, Appeal stands disposed of with a direction to NSE to pass appropriate orders in the matter of the appellant within six weeks from today as per law. No order as to costs.

5. In view of the disposal of the Appeal, Misc. A

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pplication does not survive and the same is disposed of accordingly.
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