S.E.B.I. Vs. SAHARA INDIA REAL ESTATE CORPN. LTD. & ORS.
LAWS(SC)-2016-11-81
SUPREME COURT OF INDIA
Decided on November 28,2016

S.E.B.I. Appellant
VERSUS
Sahara India Real Estate Corpn. Ltd. and Ors. Respondents

JUDGEMENT

- (1.) Mr. Kapil Sibal, learned senior appearing for Saharas has today filed in the Court an I.A. offering to pay the amount recoverable from Saharas in terms of our previous orders as per a Payment Plan enclosed with I.A. as Annexure-1.
(2.) Mr. Arvind Datar, learned senior counsel appearing for SEBI and Mr. Shekhar Naphade, learned Amicus Curiae seek time to respond to the same. They are free to file their objections to this I.A. within four weeks from today with an advance copy to the counsel opposite.
(3.) Post I.A. No.... of 2016 on Monday i.e. 06.02.2017 at 2 P.M.;


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