CAB SECURITIES LIMITED Vs. NATIONAL STOCK EXCHANGE OF INDIA LIMITED
LAWS(SC)-2020-2-143
SUPREME COURT OF INDIA
Decided on February 17,2020

Cab Securities Limited Appellant
VERSUS
NATIONAL STOCK EXCHANGE OF INDIA LIMITED Respondents

JUDGEMENT

M.R.Shah,j. - (1.)Delay condoned.
(2.)We find no ground to interfere with the impugned order passed by the Tribunal. The appeal is, accordingly, dismissed.
(3.)Pending application(s), if any, shall stand disposed of.
;


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