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Triumph International Finance India Ltd. v/s Securities and Exchange Board of India

    Appeal No.5 of 2008

    Decided On, 04 September 2008

    At, SEBI Securities Exchange Board of India Securities Appellate Tribunal

    By, CORAM: JUSTICE N.K. SODHI
    By, PRESIDING OFFICER
    By, ARUN BHARGAVA
    By, MEMBER

    Ms. Chaitra Rao Advocate for the Appellant. Mr. Kumar Desai Advocate with Ms. Daya Gupta Advocate for the Respondent.



Judgment Text

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


Learned counsel for the appellant states that the present appeal has become

infructuous and the same may be dismissed.


Di

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smissed as infructuous.
O R