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SMR Universal Softech Ltd. Presently known as Asia Hr Technologies Limited v/s Securities and Exchange Board of India


Company & Directors' Information:- UNIVERSAL SECURITIES PRIVATE LIMITED [Active] CIN = U85110KA1995PTC017456

Company & Directors' Information:- A. S. INDIA LIMITED [Active] CIN = U70100MP2009PLC022300

Company & Directors' Information:- SMR INDIA PRIVATE LIMITED [Active] CIN = U17290DL2012PTC237165

Company & Directors' Information:- UNIVERSAL TECHNOLOGIES PRIVATE LIMITED [Active] CIN = U74899DL1996PTC083931

Company & Directors' Information:- ASIA TECHNOLOGIES LIMITED [Strike Off] CIN = U24231TN1996PLC036864

Company & Directors' Information:- S M INDIA LTD [Strike Off] CIN = U26942ML1998PLC005541

Company & Directors' Information:- M N SOFTECH PRIVATE LIMITED [Active] CIN = U72200DL2005PTC137411

Company & Directors' Information:- R C S SOFTECH PRIVATE LIMITED [Active] CIN = U72300HR2004PTC035478

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

Company & Directors' Information:- H N SOFTECH PRIVATE LIMITED [Active] CIN = U72900CH2010PTC032244

Company & Directors' Information:- A K SOFTECH PRIVATE LIMITED [Active] CIN = U74899MP1995PTC031630

Company & Directors' Information:- SOFTECH INDIA PVT LTD [Active] CIN = U74210AS1994PTC004290

Company & Directors' Information:- A P SOFTECH PRIVATE LIMITED [Strike Off] CIN = U72200DL2010PTC199008

Company & Directors' Information:- R U SOFTECH PRIVATE LIMITED [Active] CIN = U72200DL2005PTC133596

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

Company & Directors' Information:- R A SOFTECH PRIVATE LIMITED [Strike Off] CIN = U80302CH1999PTC022613

Company & Directors' Information:- V V SOFTECH PRIVATE LIMITED [Strike Off] CIN = U72200TG2014PTC095161

Company & Directors' Information:- A. Q. SOFTECH PRIVATE LIMITED [Active] CIN = U72900WB2020PTC242164

Company & Directors' Information:- R P SOFTECH PRIVATE LIMITED [Strike Off] CIN = U74899DL2005PTC142551

Company & Directors' Information:- A V SOFTECH PRIVATE LIMITED [Active] CIN = U72900DL2001PTC112847

Company & Directors' Information:- J K R SOFTECH PRIVATE LIMITED [Strike Off] CIN = U72200TG2008PTC060340

Company & Directors' Information:- G V SOFTECH INDIA PRIVATE LIMITED [Strike Off] CIN = U72200TG2010PTC067150

Company & Directors' Information:- SMR HR TECHNOLOGIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U72900TN2011PTC079413

Company & Directors' Information:- R B SOFTECH PRIVATE LIMITED [Amalgamated] CIN = U72200DL2005PTC140793

Company & Directors' Information:- M H SOFTECH PRIVATE LIMITED [Strike Off] CIN = U72200DL2006PTC146651

Company & Directors' Information:- K. G. SOFTECH PRIVATE LIMITED [Active] CIN = U72200DL2010PTC199678

Company & Directors' Information:- G R SOFTECH PRIVATE LIMITED [Strike Off] CIN = U72200PB2005PTC028332

Company & Directors' Information:- B R SOFTECH PRIVATE LIMITED [Active] CIN = U72900RJ2012PTC038751

Company & Directors' Information:- SMR TECHNOLOGIES PRIVATE LIMITED [Strike Off] CIN = U74999MH2008PTC186499

Company & Directors' Information:- A. & N. SOFTECH PRIVATE LIMITED [Active] CIN = U72300UP2010PTC041622

Company & Directors' Information:- M D SOFTECH INDIA PRIVATE LIMITED [Strike Off] CIN = U72300JK2014PTC004105

Company & Directors' Information:- B. M. D. SOFTECH PRIVATE LIMITED [Strike Off] CIN = U72900AS2011PTC010672

Company & Directors' Information:- M C SOFTECH PRIVATE LIMITED [Active] CIN = U72300DL2007PTC169107

Company & Directors' Information:- V A SOFTECH PRIVATE LIMITED [Active] CIN = U72300DL2008PTC173714

Company & Directors' Information:- P G SOFTECH PRIVATE LIMITED [Strike Off] CIN = U72900DL2003PTC123106

Company & Directors' Information:- S S SOFTECH PRIVATE LIMITED [Active] CIN = U72900DL2007PTC166113

Company & Directors' Information:- C A SOFTECH PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U72900DL2007PTC169753

Company & Directors' Information:- M G SOFTECH PRIVATE LIMITED [Strike Off] CIN = U72200DL2005PTC137907

Company & Directors' Information:- B D S SOFTECH PRIVATE LIMITED [Strike Off] CIN = U72200DL2005PTC143450

Company & Directors' Information:- A AND A SOFTECH PRIVATE LIMITED [Strike Off] CIN = U72200DL2005PTC144286

Company & Directors' Information:- N G SOFTECH PRIVATE LIMITED [Strike Off] CIN = U72200DL2006PTC147861

Company & Directors' Information:- I I SOFTECH PRIVATE LIMITED [Strike Off] CIN = U72200DL2008PTC186081

Company & Directors' Information:- Z N SOFTECH PRIVATE LIMITED [Active] CIN = U72200DL2013PTC259767

Company & Directors' Information:- S R SOFTECH PRIVATE LIMITED [Strike Off] CIN = U72200MP2005PTC017226

Company & Directors' Information:- V V S SOFTECH PRIVATE LIMITED [Strike Off] CIN = U72200MP2011PTC027166

Company & Directors' Information:- O. P. M. SOFTECH PRIVATE LIMITED [Active] CIN = U72200MP2011PTC027247

Company & Directors' Information:- B P B SOFTECH PRIVATE LIMITED [Under Process of Striking Off] CIN = U72900KA2001PTC029457

Company & Directors' Information:- N S SOFTECH PRIVATE LIMITED [Active] CIN = U72200DL2015PTC275731

    Appeal No. 75 of 2008

    Decided On, 23 June 2009

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

    By, CORAM: JUSTICE N.K. SODHI
    By, PRESIDING OFFICER
    By, SAMAR RAY
    By, MEMBER

    Mrs. Poonam D. Gadkari, Advocate for the Appellant. Dr. Poornima Advani, Advocate with Ms. Harshada Nagare, Advocate for the Respondent.



Judgment Text

Justice N.K. Sodhi, Presiding Officer (Oral)


This order will dispose off two Appeals no. 75 and 76 of 2008 in which identical questions of law and fact arise. These appeals are directed against the same order dated February 25, 2008 by which, among others, the two appellants before us have been debarred from accessing the securities market for a period of two years. The primary charge that has been established against the appellants is that they had made false and misleading statements in the press regarding the buy back of their own shares thereby disseminating untrue information to the investing public. Buy back of shares by a company is a price sensitive information which directly and immediately affects the price of the scrip in the market.


During the pendency of these appeals, the appellants filed before the respondent Board applications seeking a consent order in terms of the circular dated April 20, 2007. The applications were scrutinized by the internal committee and thereafter placed for consideration before the High Powered Committee set up for the purpose. The terms as finally negotiated between the parties were approved by the High Powered Committee and the matter was thereafter placed before two whole time members of the Board who are also of the view that the consent terms as finally offered by the appellant be accepted. It was then that the present applications were filed by the appellants seeking approval of this Tribunal. The circular issued by the Respondent Board provides that in cases where an appeal is pending before the Securities Appellate Tribunal, the terms of consent as finally offered by the appellant have to be approved by the Tribunal before an order could be passed as per the consent terms. In the instant case, each of the appellants offered to deposit a sum of Rs. 1, 00,000/- towards the settlement charges and another sum of Rs. 75,000/- towards legal expenses and they have also voluntarily undertaken to remain out of the securities market for a period of two years.


We have heard the learned counsel for the parties and having regard to the nature of the charge established against the appellants and the terms of consent offered by them as approved by the High Powered Committee nd the two members of the Board, we ar

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e of the view that it would be in the interest of justice to approve the consent terms and dispose off the appeals in terms thereof. We order accordingly. The impugned order stands modified as per the consent terms finally offered by the appellants. No costs.
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