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Surendra Kumar Gupta v/s Securities and Exchange Board of India


Company & Directors' Information:- S B SECURITIES PRIVATE LIMITED [Active] CIN = U67120MH1996PTC098105

Company & Directors' Information:- R R SECURITIES LTD [Active] CIN = L67910GJ1993PLC020169

    Misc. Application Nos. 419, 420, 438, 447, 448, 449, 450, 480, 481, 482, 483 of 2021 & Appeal Nos. 343 to 352 of 2021

    Decided On, 19 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 Appellant: Prakash Shah, Kushal Shah, CA i/b Prakash Shah & Associates, Advocates. For the Respondent: Nidhi Singh, Hersh Choudhary, Nipa Paka, Riddhi Pawar, Advocates i/b Vidhii Partners.



Judgment Text

1. These 10 appeals arise against the same order and are being taken up together. All the appeals are connected with each other. Since the appeals have been taken up all the urgency applications filed by the appellants are disposed of.

2. Having heard the learned counsel for the parties three weeks time is allowed to the respondent to file a reply. Two weeks thereafter to the appellants to file a rejoinder. These matters would be listed for consideration on July 19, 2021.

3. Since the period of debarment of three months is virtually coming to end we are not inclined to grant any stay order at this stage. The stay application is accordingly rejected.

4. Parties are directed to take instructions from the Registrar 48 hours before the date fixed in order to find out as to whether the matter would be taken up for hearing through video conference or through physical hearing.

5. 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 d

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irected to act on the digitally 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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