KRISHNA ENGINEERING WORKS LTD. Vs. SECURITIES AND
LAWS(SB)-2011-8-1
SECURITIES APPELLATE TRIBUNAL
Decided on August 02,2011

Appellant
VERSUS
Respondents

JUDGEMENT

N.K.Sodhi, Presiding Officer (Oral) - (1.) LETTER dated August 2, 2011 has been received from the appellants through fax. The appellants want to withdraw the appeal unconditionally and they have no objection if it is dismissed as withdrawn. Dismissed as withdrawn. Letter dated August 2, 2011 be kept on the record.;


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