SEBI Vs. R AND D CONSULTANTS LTD
LAWS(SB)-2003-10-22
SECURITIES APPELLATE TRIBUNAL
Decided on October 31,2003

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) M/s R & D Consultants Ltd. (hereinafter referred to as R&D) is registered with SEBI as a Registrar to the Issue and Share Transfer Agents bearing SEBI registration no. INM 000000155 under SEBI (Registrar To the Issue & Share Transfer Agent) Regulations, 1993 (hereinafter called as RTI Regulations). R & D acted as Registrar to the Issue and Share Transfer Agent in the offer for sale of securities of Home Trade Ltd. (hereinafter referred to as 'HTL').
(2.) HTL was incorporated as a company in the name of M/s. Lloyds Brokerage (P) Ltd. in the year 1993 and the name of the Company was changed to M/s. Lloyds Brokerage Ltd on 02/07/1993. The name was once again changed to M/s Euro Asian Securities Ltd on 31/07/1998. Subsequently, the name of the company was changed to M/s. Home Trade Ltd. on 24/11/1999. Euro Offshore Investments Ltd one of the promoters of Euro Asian Securities Ltd.(EASL) had come out with an offer for sale of 59,90,250 equity shares of Rs. 10/- each for cash at a price of Rs. 50/- per share aggregating to Rs. 29.95 crores during October, 1999(hereinafter called as the said offer). The said offer opened on 27th October 1999 and closed on 30th October 1999. The registered office of HTL as shown in the prospectus for the said offer was at 124 A, Sohrab Hall, 21, Sasoon road, Pune 411001 and the administrative office was shown to have been located at 143, Mittal Court, A Wing, Nariman Point, Mumbai 400021. HTL also had an office at International Infotech Park, Vashi, Navi Mumbai. As per the said prospectus the main object of HTL was to carry on business as share and stock brokers, finance brokers, underwriters, sub-underwriters, agents and brokers for taking hold dealing in, converting stocks, shares and securities of all kinds, brokers for units of Unit Trust of India, brokers for debenture, bonds, Government Securities, National Savings Certificates, Small Savings Schemes and generally for securities of all kinds and to carry on the business in India or abroad.
(3.) THE details of the shareholding pattern of HTL (EASL at the time of offer for sale) as per the offer document was as under: JUDGEMENT_541_TLSB0_20030.htm ;


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