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Sanket Investments & Marketing Ltd. & Others v/s Securities & Exchange Board of India

    Review Application No. 11 of 2021 & Appeal No. 209 of 2018
    Decided On, 06 May 2021
    At, SEBI Securities amp Exchange Board of India Securities Appellate Tribunal
    By, THE HONOURABLE MR. JUSTICE TARUN AGARWALA
    By, PRESIDING OFFICER & THE HONOURABLE MR. JUSTICE M.T. JOSHI
    By, JUDICIAL MEMBER
    For the Appellants: Nimay Dave, Aparna Wagle, Yash Garach, i/b Alliance Law Advocates, Advocates. For the Respondent: Gaurav Joshi, Senior Advocate, Ravishekhar Pandey, Advocate i/b The Law Point.


Judgment Text
1. By an order dated March 17, 2021, we had closed the right of the appellants to file rejoinder since the rejoinder was not forthcoming and the reply was filed by the respondent in the year 2019.

2. A review application has been filed for recall of the order dated March 17, 2021. Having heard the learned counsel for the applicant, we do not find any sufficient reason to recall our order dated March 17, 2021. The review application fails and is rejected.

3. The learned counsel for the appellant is not in a position to argue the matter. We accordingly adjourned the matter and direct the registry to list this appeal for admission and for final disposal on June 17, 2021.

4. Parties will take instructions from the Registrar 48 hrs. before the date fixed in order to find out as to whether the appeal would be heard through video conference or through physical hearing.

5. The present matter was heard through video conference due to Covid-19 pandemic. At this stage it is not possible to sign a copy of this order nor a certified copy of this order could be issued by the Registry. In these circumstances, this order will be digitally signed by the Private Secretary on behalf of the bench and all concerned parties are di

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rected to act on the digitally signed copy of this order. Parties will act on production of a digitally signed copy sent by fax and/or email.
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