MALIRAM MAKHARIA FINSTOCK PVT. LTD. Vs. SECURITIES AND
LAWS(SB)-2011-7-2
SECURITIES APPELLATE TRIBUNAL
Decided on July 07,2011

Appellant
VERSUS
Respondents

JUDGEMENT

N.K.Sodhi, Presiding Officer (Oral) - (1.) AFTER arguing the appeal for some time, learned counsel for the appellant on obtaining instructions prays that he may be allowed to withdraw the same. The dispute is in regard to the broker fee payable by the appellant. The principal amount as worked out by the respondent Board was paid on May 6, 2010. The appellant shall not be liable to pay any interest thereafter. The interest amount shall be paid in equated monthly installments before the end of this year. If the entire amount of interest is paid before the end of this year, the stay granted shall become absolute. Dismissed as withdrawn. No costs.;


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