NIRANJAN GIRDHARILAL Vs. SECURITIES AND EXCHANGE BOARD OF
LAWS(SB)-2010-7-2
SECURITIES APPELLATE TRIBUNAL
Decided on July 26,2010

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) WE have heard the learned counsel for the parties and are of the view that the issues which arise for our consideration in this appeal are squarely covered in favour of the appellant and against the respondent Board by our decision in Rajkumar Jain vs. The Adjudicating Officer, Securities and Exchange Board of India, Appeal no.6 of 2010 decided on June 14, 2010. For the reasons stated in our order in Rajkumar Jains case, the present appeal is allowed and the impugned order set aside. No costs.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.