w w w . L a w y e r S e r v i c e s . i n



Sweta Virendra Shah v/s Securities and Exchange Board of India SEBI Head Office, SEBI Bhavan II, Mumbai


Company & Directors' Information:- D J SHAH SECURITIES PRIVATE LIMITED [Active] CIN = U67120MH2000PTC123546

Company & Directors' Information:- N P SHAH SECURITIES PRIVATE LIMITED [Converted to LLP] CIN = U67120MH1997PTC110922

Company & Directors' Information:- B D SHAH SECURITIES LIMITED [Active] CIN = U67120MH1997PLC111171

Company & Directors' Information:- THE INDIA COMPANY PRIVATE LIMITED [Active] CIN = U74999TN1919PTC000911

Company & Directors' Information:- C. M. SHAH AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74140MH1971PTC015107

Company & Directors' Information:- SWETA SECURITIES PRIVATE LIMITED [Strike Off] CIN = U67120AP1995PTC019255

Company & Directors' Information:- INDIA CORPORATION PRIVATE LIMITED [Active] CIN = U65990MH1941PTC003461

Company & Directors' Information:- D J SHAH AND CO PRIVATE LIMITED [Active] CIN = U74899DL1987PTC030169

Company & Directors' Information:- SHAH SECURITIES PVT LTD [Strike Off] CIN = U67120MH1992PTC068868

Company & Directors' Information:- C C SHAH LTD. [Strike Off] CIN = U15421WB2000PLC007659

    Misc. Application No.458 of 2019 & Appeal No.380 of 2019

    Decided On, 04 December 2019

    At, SEBI Securities amp Exchange Board of India Securities Appellate Tribunal

    By, THE HONOURABLE DR. C.K.G. NAIR
    By, MEMBER & THE HONOURABLE MR. JUSTICE M.T. JOSHI
    By, JUDICIAL MEMBER

    For the Appellant: Jinendra D. Parikh, Authorised Representative. For the Respondent: Chirag Bhavsar, Eram Quraishi, Advocate i/b. MDP & Partners.



Judgment Text


M.T. Joshi, Judicial Member

Oral:

1. Aggrieved by the imposition of penalty of Rs.2 lakh for violation of provisions of Regulation 9(1) read with Schedule B of the Securities and Exchange Board of India (Prohibition of Insider Trading) Regulations, 2015 (hereinafter referred to as ‘PIT Regulations) the present appeal is preferred.

2. Appellant Swetha was working as Accounts Manager with Kushal Tradelink Ltd. (hereinafter referred to as the ‘Company’) from 1st February, 2016. She was a Designated Employee under the PIT Regulations. It was found that she had entered into opposite transactions (contra trade) i.e. sell or buy shares of the Company during the six months period following the prior transaction. Further, she had traded twice in the scrip of the Company during the period when the trading window remained closed in violation of the provisions of the Code of Conduct as prescribed under Regulation 9(1) read with Schedule B of the PIT Regulations.

3. It is an admitted fact that while the trading window remained closed from October 19, 2016 to November 16, 2016 the appellant had purchased 200 shares of the Company. Similarly, when the trading window was closed for the period between December 21, 2016 to January 7, 2017 she again purchased 150 shares of the Company.

4. The appellant submitted before the Adjudicating Officer that she had joined the Company in February, 2016 and was made permanent in April, 2017. Her scope of working was restricted to the compliance of direct taxes. She had no access to any financial data which was price sensitive. The total quantum of transaction executed by her was below the threshold limit as prescribed under the Code of Internal Procedures and Conduct for Prohibition of Insider Trading. The contra trade was executed only with investment motive and not for any speculation. She further submitted that as she had not carried any of the transactions with any speculative intention the proceedings may be dropped. Alternatively, she submitted that she may be directed to contribute in Investor Education Protection Fund the profit earned by her.

5. The Adjudicating Officer found that the submission of the appellant are against the provisions of the model Code of Conduct as well as the PIT Regulations as the issue of threshold limit is irrelevant to the present issue. Therefore taking into consideration the provisions of Section 15HB and 15J of the Securities and Exchange Board of India Act, 1992 (hereinafter referred to as ‘SEBI Act’) and finding that the amount of disproportionate gain or unfair advantage cannot be quantified, imposed a penalty of Rs.2 lakhs. Hence the present appeal.

6. Learned counsel for the appellant submitted that the appellant was a newly appointed officer during that period. She was unaware of the Model Code of Conduct. The trades entered into by her are very miniscule and hence he submitted that the appeal may be allowed.

7. On the other hand, learned counsel for the respondent submits that the violation of the provisions is clearly established. The appellant was Designated Officer during the period and, therefore, as per the PIT Regulations alongwith the Model Code of Conduct there cannot be any escape from the liability.

8. Having heard both the sides, in our view though the appellant is found to have violated the provisions as detailed above considering the miniscule transactions carried by her and finding that she was a new entrant in the Company, the penalty imposed upon her is rather disproportionate.

9. Section 15J of the SEBI Act provides as under:-

Factors to be taken into account by the adjudicating officer.

15J. While adjudging quantum of penalty under section 15-I, the adjudicating officer shall have due regard to the following factors, namely :—

(a) the amount of disproportionate gain or unfair advantage, wherever quantifiable, made as a result of the default;

(b) the amount of loss caused to an investor or group of investors as a result of the default;

(c) the repetitive nature of the default.

10. The Adjudicating Officer had observed that disproportionate gain or unfair advantage made by the appellant cannot be quantified. Similarl

Please Login To View The Full Judgment!

y, the loss suffered by the investor as a result of the appellant’s default cannot also be quantified. Taking into consideration all these facts, in our view instead of penalty of Rs.2 lakhs imposed by the respondent penalty of Rs.1 lakh would be just and sufficient. 11. The appeal is therefore partly allowed without any order as to costs. The penalty imposed by the Adjudicating Officer at Rs.2 lakhs is reduced to Rs.1 lakh. Misc. Application for stay is disposed of.
O R