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Saksham Financial Services Pvt. Ltd. v/s Whole Time Member, Securities and Exchange Board of India

    Appeal No.66 of 2008

    Decided On, 17 October 2008

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

    By, CORAM : JUSTICE N.K. SODHI
    By, PRESIDING OFFICER
    By, UTPAL BHATTACHARYA
    By, MEMBER

    Mr. J. J. Bhatt Advocate with Ms. Prachi Pande Advocate for the Appellant. Mr. Kumar Desai Advocate with Ms. Sejal Shah Advocate for the Respondent.



Judgment Text

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


We have heard the learned counsel for the parties and they are agreed that the

show cause notice issued to the appellant is vague and does not make out a case

against it. In this view of the matter the appeal is allowed and the impugned order set

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r />aside qua the appellant. No costs.
O R