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Securities & Exchange Board of India v/s Ritman Infra Limited & Others

    Misc. Application No. 278 of 2018 In Appeal No. 202 of 2018

    Decided On, 29 August 2018

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

    By, THE HONOURABLE DR. C.K.G. NAIR
    By, MEMBER

    For the Applicant: Tomu Francis, Vivek Shah, Advocates. For the Respondents: R1, Sheetal Parkash, Vishal Mehta, i/b MV Law Partners, R2, Pratham Masurekar, Advocates, R3, None.



Judgment Text

Oral:

1. Not on Board. Mentioned by Counsel for the Applicant / Orig. Respondent No. 2.

2. This Misc. Application has been filed by Securities and Exchange Board of India (‘SEBI’ for short) seeking extension of additional 6 weeks to issue Show Cause Notice.

3. Counsel for Respondent No. 1 (Orig. Appellant) has strongly objected stating that they have been prejudiced since one year since there has been undue delay in completing the process and the company is suffering on account of that.

4. Given that SEBI is in an advanced stage in the process additional two weeks time is granted to issue show cause notice. No further extension of time will be sought.


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>5. Misc. Application is disposed of accordingly with no order as to costs.
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