FALGUNI V. SHAH Vs. SECURITIES AND EXCHANGE BOARD
LAWS(SB)-2011-1-2
SECURITIES APPELLATE TRIBUNAL
Decided on January 21,2011

Appellant
VERSUS
Respondents

JUDGEMENT

N.K.Sodhi, Presiding Officer (Oral) - (1.) AFTER hearing the learned senior counsel on both sides, we dispose of the appeal by clarifying the interim order passed by us on December 15, 2010 that the injunction/restriction as set down in paragraph 53(B) and 53(E) of the impugned order will not come in the way of the pledgees to enforce their claim in the event of any such requirement by the pledgees under the loan covenants. All issues raised in the appeal are left open. Liberty is granted to the appellants to apply for any further clarification as and when necessary.;


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