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Securities and Exchange Board of India v/s Contact Consultancy Services P. Ltd. & Others

    Review Application No.11 of 2005 in Appeal No. 138 of 2004

    Decided On, 09 February 2005

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

    By, CORAM: JUSTICE KUMAR RAJARATNAM
    By, PRESIDING OFFICER
    By, DR. B. SAMAL
    By, MEMBER
    By, N.L. LAKHANPAL
    By, MEMBER

    Applicant – Represented by: Mr. Dipan Merchant, Advocate. Respondent – Represented by: Mr. J. J. Bhatt, Advocate.



Judgment Text

Justice Kumar Rajaratnam, Presiding Officer.


This order is passed by consent of parties.



At page 5 of the order which is under challenge in review, it is stated that there was broad consensus during the appeal in 61/2003 between parties that SEBI should either direct the party to go for a public announcement if the party is in violation of Regulation 10 of SEBI (SAST) Regulations or proceed under Section 15H(2). It was submitted by both sides, in appeal 61/2003 there was no such broad consensus and it was an order of the Tribunal. We make it clear that in appeal 61/2003 it was the order of the Tribunal on the facts of that case. This order is passed by consent o

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f parties. Review application disposed of accordingly.
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