INDU NISSAN OXO CHEMICAL COMPANY LTD. Vs. ADJUDICATING
LAWS(SB)-2011-6-5
SECURITIES APPELLATE TRIBUNAL
Decided on June 28,2011

Appellant
VERSUS
Respondents

JUDGEMENT

N.K.Sodhi, Presidung Officer (Oral) - (1.) LEARNED counsel for the appellant prays that he may be allowed to withdraw the appeal with liberty to file a fresh one against the impugned order as he wants to place some additional documents and take further grounds of appeal. Dismissed as withdrawn with liberty as prayed for.;


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