CRAVETEX LIMITED Vs. STATE
LAWS(SB)-2003-9-26
SECURITIES APPELLATE TRIBUNAL
Decided on September 09,2003

Appellant
VERSUS
Respondents

JUDGEMENT

A.K.Batra, - (1.) 0 Proline Exports Pvt Ltd (hereinafter referred to as the "Acquirer") together with other promoters hold 75.22% shares in the equity share capital of Cravatex Limited (hereinafter referred to as the "Target company"). The shares of the Target company are listed on The Stock Exchange, Mumbai. The Acquirer propose to acquire 18, 225 equity shares amounting to 1.14% from a public shareholder of the Target company @ Rs. 32.92/- per share. The said shares are proposed to be acquired from Smt Shaila B Paranjape for the purpose of settling the loan of Rs. 6, 00, 000 taken by her late husband Shri Bhaskar L Paranjape from the acquirer. It is noted that Shri Bhaskar L Paranjapee was holding 18, 225 equity shares in the target company since July 16, 1999. The acquirer along with other promoters already hold 75.22% of the target company and as such the acquirer is required to make an open offer to acquire the said shares of the Target company in terms of sub-regulation (2) of regulation 11 of SEBI (Substantial Acquisition of Shares and Takeovers) Regulations, 1997 (hereinafter referred to as "Regulations").
(2.) 0 The Acquirer made an application dated 08.07.2003 to Securities and Exchange Board of India (hereinafter referred to as SEBI) under sub-regulation (2) of regulation 4 of the Regulations seeking exemption from making public announcement and complying with procedural formalities under the provisions of Chapter III of the Regulations. N the aforesaid applicatioN, the Acquirer submitted, iNter-alia, the followiNg: 3.1 Late Shri Bhaskar L ParaNjape had takeN a loaN of Rs. 6, 00, 000 from the acquirer compaNy oN April 2, 2002. Shri ParaNjape was also the shareholder of the target compaNy siNce July 16, 1999 holdiNg 18, 225 equity shares. Shri ParaNjape passed away oN March 19, 2003 aNd his wife Mrs. Shaila B ParaNjape expressed her iNability to repay the said loaN of Rs. 6 lacs iN cash. As repaymeNt of the said loaN of Rs. 6 lacs Mrs. Shaila ParaNjape offered to haNd over to the acquirer 18, 225 equity shares of the target compaNy which was owNed by her deceased husbaNd. 3.2 The acquirer submitted that the proposed acquisitioN is for the purpose of helpiNg Smt Shaila B ParaNjpe to settle the loaN takeN by her late husbaNd. 3.3 As the promoters already hold 75.22% of the total shares of the target compaNy, such creepiNg acquisitioN of equity shares would attract the provisioNs of sub regulatioN (2) of regulatioN 11 of the RegulatioNs if Not exempted.
(3.) 0 The said application was forwarded to the Takeover Panel on July 21, 2003 in terms of sub-regulation (4) of regulation 4 of the Regulations. The Takeover Panel vide its report dated July 24, 2003 has recommended, inter alia, as under: "The Acquirer is an associate concern of the target company. Both the acquirer and target company are under control of the same management. In the facts disclosed, the proposed acquisition of shares is by means of settlement in repayment of a loan of Rs. 6 lacs advanced by the Acquirer to the deceased Bhaskar Paranjape. It appears that even after the proposed acquisition, the total paid up equity share capital / voting rights of the target company will remain the same as it was before the proposed acquisition. The proposed transaction appears to be nothing but a repayment of loan in kind. Grant of exemption as sought in the circumstances is recommended".;


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