VRUSHTI FINANCIAL SERVICES PVT LIMITED; IN RE: NATURAL EXPO AGRO INDUSTRIES LIMITED Vs. STATE
LAWS(SB)-2003-9-24
SECURITIES APPELLATE TRIBUNAL
Decided on September 05,2003

Appellant
VERSUS
Respondents

JUDGEMENT

G.N.Bajpai, - (1.) M/s. Vrushti Financial Services Pvt. Limited (hereinafter referred to as "Vrushti") is a company incorporated under the Companies Act, 1956 having its registered office at 4, Mayur Apartments, Paldi, Near Mahalaxmi Char Raasta, Ahmedabad - 380 007. 1.1 M/s.Natural Expo Agro Industries Ltd. (hereinafter referred to as "NEAL") is a public limited company with its registered and corporate office at 9th Floor, Galav Chambers, Near Sardar Patel Statue, Sayaji Gunj, Vadodara, Gujarat 390005. NEAL came out with a public issue of Rs. 275 lacs in February-March, 1996. The issue for 77 lakh equity shares of Rs.10/- each for cash aggregating to Rs.770 lakhs opened on 3.5.95 and closed on 6.5.95. Several complaints were received regarding delay in transfer of shares and manipulation of price of the shares. A preliminary investigation by SEBI showed that there was a delay in transfer of shares as well as in the dispatch of shares after transfer. It was also noted that trading in the share was suspended by The Stock Exchange, Mumbai (BSE) on some days on account of abnormal increase in the price. In view of the above, investigation was ordered into the affairs relating to dealing in shares in respect of public issue by NEAL, its lead manager, Registrar to the issue and other persons/intermediaries associated with the public issue, vide order dated 30.1.97.
(2.) The report on investigation was submitted to SEBI on 18.4.2002. The investigations revealed inter alia that: a. NEAL did not receive the minimum required subscription to the public issue and the same was subscribed only to the extent of 14% and NEAL did not receive any real consideration and also utilized the proceeds of the public issue for arranging subscription and for circumventing the requirement of minimum subscription. b. 6 Lakh shares which had arrears of call money were traded in the market through various brokers. The prices of the scrip went up abnormally due to the cornering of shares coupled with artificial scarcity of stock through intentional delay in transfer of shares. Vrushti had aided and abetted one D.K. Dalal and the promoters of NEAL in manipulating the price of the scrip of NEAL. 2.1 Show cause notice was issued to Vrushti and its directors on 27.9.02; however, the company failed to submit any reply. Further, opportunities of hearing were granted to the firm and its partners on 26.2.2003 and 27.2.2003. Vrushti and its directors chose not to attend the hearings and make submissions on the allegations made in the show cause notice. I find that adequate opportunity has been granted to Vrushti and its directors. Therefore, I am of the view that no further opportunity is necessary and it would be in the interest of justice, if I proceed further in the matter. The following issues arise for consideration - 3.1 Whether Vrushti had aided, abetted and indulged in manipulation of the price of the scrip of NEAL. 3.1.1 In the course of investigation, it was noted that on BSE the opening price of the scrip was Rs.19 on 7.3.95 and went up to Rs.50 on 18.7.95. After being in the range of Rs.30 to Rs.50 till 1.9.95, the price fell to Rs.15 on 18.9.95. It varied in the range of Rs.26 and 50 between 25.9.95 and 8.12.95. The opening price on 4.1.96 was Rs.48. Thereafter, the price of the scrip showed an increasing trend and went up to Rs.88.75 on 20.2.96. It then showed a continuous downtrend to end at Rs.9.25 on 13.5.96. 3.1.2 On NSE, the opening price of the scrip was Rs.15.50 on 26.6.95, and went upto Rs.51 on 24.7.95. After being in the range of Rs.30 to Rs.46 till 31.8.95, the price fell to Rs.19.50 on 14.9.95. It varied in the range of Rs.25 and 51 between 25.9.95 and 22.12.95. The opening price on 2.1.96 was Rs.46. Thereafter, the price of the scrip showed an increasing trend and went up to Rs.84 on 8.2.96. It then showed a continuous downtrend to end at Rs.11 on 15.5.96. 3.1.3 The major brokers who dealt in the scrip of NEAL were Galav Finance and Investments Pvt. Ltd (GFIL), Raj Investments and Manyog Investments Ltd as per details furnished by Mangal Keshavlal, member BSE. The dealings of GFIL and Raj Investments are as under: Entity Settl. No. Buy Sell Net GFIL 18 4700 100 4600 19 77400 82000 -4600 20 10500 10500 0 21 271700 271700 0 22 274200 212600 61600 23 93100 47400 45700 24 3600 0 3600 74 400 0 400 78 32300 0 32300 Total 767900 624300 143600 Raj Inv 21 4100 0 4100 22 13200 13200 0 23 7700 0 7700 77 13200 0 13200 Total 38200 13200 25000 It is admitted by Vrushti that deliveries of shares transacted by GFIL and M/s Raj Investment was taken by them. 3.1.4 Vide order dated ___________, I have held that M/s GFIL and Raj Investments have aided and abetted Shri D K Dalal and the promoters of NEAL in manipulating the price of the scrip. In view of the above, I find that Vrushti has aided, abetted and connived with D.K. Dalal and the promoters of NEAL in manipulating the price of the scrip of NEAL and in creating an artificial market for the same. 3.2 In this regard, I note that Regulation 4 of the SEBI (Prohibition of Fraudulent and Unfair Trade Practices relating to Securities Markets) Regulations, 1995 (hereinafter referred to as "the said regulations") provided that: "Prohibition against Market Manipulation
(3.) NO person shall - (a) effect, take part in, or enter into, either directly or indirectly, transactions in securities, with the intention of artificially raising or depressing the prices of securities and thereby inducing the sale or purchase of securities by any person ; (b) indulge in any act which is calculated to create a false or misleading appearance of trading on the securities market; (c) indulge in any act which results in reflection of prices of securities based on transactions that are not genuine trade transactions; (d) enter into a purchase or sale of any securities, not intended to effect transfer of beneficial ownership but intended to operate only as a device to inflate, depress, or cause fluctuations in the market price of securities ; (e) pay, offer or agree to pay or offer, directly or indirectly, to any person any money or money's worth for inducing another person to purchase or sell any security with the sole object of inflating, depressing, or causing fluctuations in the market price of securities. 3.3 I further note that Regulation 5(1) of the said regulations provided that: "Prohibition of misleading statements to induce sale or purchase of securities;


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