w w w . L a w y e r S e r v i c e s . i n



Sacheta Metals Ltd. Sakasaria Industrial Estate, Chincholi, Behind Hanuman Temple v/s BSE Limited Phiroze Jeejeebhoy Towers, Mumbai

    Appeal No. 13 of 2018

    Decided On, 24 January 2018

    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: Prakash Shah, Advocate. For the Respondent: Manish Chhangani, i/b Khaitan & Co., Advocates.



Judgment Text

Jog Singh, Member (Oral)

1. Not on Board. With the consent of the parties, this appeal is taken up for disposal at the admission stage itself.

2. Appellant is a listed company on Bombay Stock Exchange (‘BSE’ for short). It is aggrieved by the action of the BSE in changing its category from ‘X’ to ‘ST’. Shri. Prakash Shah, Learned Counsel for the Appellant submits that the company has represented before BSE against this unilateral action by representation dated January 10, 2018 followed by reminder dated January 17, 2018.

3. Shri. Manish Chhangani, Learned Counsel for the BSE submits that the BSE will consider this representation and pass appropriate order thereon as per law after hearing the appellant within a period of 10 days from today.

Please Login To View The Full Judgment!

> 4. Appeal is disposed of in the aforesaid directions with no order as to costs.
O R