M/S. CAPETOWN MERCANTILE COMPANY (P) LTD. Vs. SECURITIES AND
LAWS(SB)-2011-7-3
SECURITIES APPELLATE TRIBUNAL
Decided on July 21,2011

Appellant
VERSUS
Respondents

JUDGEMENT

N.K.Sodhi, Presiding Officer (Oral) - (1.) THERE is a delay of about 18 months in filing this appeal. An application has been filed seeking condonation of the delay. We have heard the learned counsel for the parties and having regard to the facts and circumstances of the case and for the reasons stated in the application, we condone the delay. The application stands disposed of accordingly.;


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