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



Vishal Vijay Shah v/s Securities and Exchange Board of India

    Appeal No. 225 of 2020

    Decided On, 05 November 2020

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

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

    For the Appellant: Nirman Sharma, i/b Vikas Bengani, Advocates. For the Respondent: Anubhav Ghosh, Ravishekhar Pandey, i/b The Law Point, Advocates.



Judgment Text

1. We have heard Shri Nirman Sharma, the learned counsel for the appellant and Shri Anubhav Ghosh, the learned counsel for the respondent through video conference.2. As agreed between the parties, list for final disposal on November 26, 2020.3. 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.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 Presiding Officer on behalf of the bench and all concerned parties are directed to act on the digitally signed copy of

Please Login To View The Full Judgment!

this order. Parties will act on production of a digitally signed copy sent by fax and/or email.
O R