Securities Contracts (Regulation) (Appeal to Securities Appellate Tribunal) Rules, 2000


Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Limitation for filing an appeal View Judgements
  4 Form and procedure of appeal View Judgements
  5 Sittings of Appellate Tribunal View Judgements
  6 Language of Appellate Tribunal View Judgements
  7 Appeal to be in writing View Judgements
  8 Presentation and scrutiny of memorandum of appeal View Judgements
  9 Payment of fees View Judgements
  10 Contents of memorandum of appeal View Judgements
  11 Documents to accompany memorandum of appeal View Judgements
  12 Plural remedies View Judgements
  13 Notice of appeal to the respondent View Judgements
  14 Filing of reply to the appeal and other documents by the respondent View Judgements
  15 Date of hearing to be notified View Judgements
  16 Hearing of appeal View Judgements
  17 Dress regulations for the Presiding Officer and for the representatives of the parties View Judgements
  18 Order to be signed and dated View Judgements
  19 Publication of orders View Judgements
  20 Communication of orders View Judgements
  21 Orders and directions in certain cases View Judgements
  22 Fee for inspection, of records and obtaining copies thereof View Judgements
  23 Working hours of the Appellate Tribunal View Judgements
  24 Holiday View Judgements
  25 Functions of the Registrar View Judgements
  26 Additional functions and duties of Registrar View Judgements
  27 Seal and emblem View Judgements



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