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Shreemohan Nandkishore Gupta & Others v/s BSE Ltd.


Company & Directors' Information:- BSE LIMITED [Active] CIN = L67120MH2005PLC155188

    Misc. Application No. 446 of 2021 & Appeal No. 365 of 2021

    Decided On, 21 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: Rajesh Khandelwal, Advocate i/b. Juris Link. For the Respondent: Tomu Francis, Arka Saha, Zarnaab Aswad, i/b. Khaitan & Co., Advocates.



Judgment Text

1. We direct the respondent to supply a certified copy of the impugned order within three weeks. Thereafter, the appellant may file the same before the Registrar. Exemption application is disposed of.

2. Having heard the learned counsel for the parties. We direct the respondent to file reply within three weeks. Two weeks thereafter to the appellant to file rejoinder. List on 5th July, 2021.

3. 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.

4. 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 directed to act on the digitall

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y 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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