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Shreepati Holdings & Finance Pvt. Ltd. v/s Securities and Exchange Board of India

    Appeal No.181 of 2007

    Decided On, 10 November 2008

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

    By, CORAM : JUSTICE N.K. SODHI
    By, PRESIDING OFFICER
    By, UTPAL BHATTACHARYA
    By, MEMBER

    Mr. Ajay Khandhar Advocate for the Appellant. Mr. Anant Upadhayay Advocate with Ms. Pranita Mhatre Advocate for the Respondent.



Judgment Text

Per : Justice N.K. Sodhi, Presiding Officer (Oral)


The learned counsel for the appellant prays that he may be allowed to withdraw the appeal. The respondent has no objection.



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Dismissed as withdrawn.
O R