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Cab Securities Ltd. Vs. National Stock Exchange of India Ltd.

[Civil Appeal diary No(s).1651/2020]

Delay condoned.

We find no ground to interfere with the impugned order passed by the Tribunal. The appeal is, accordingly, dismissed.

Pending application(s), if any, shall stand disposed of.

...........................J. [Arun Mishra]

...........................J. [M.R. Shah]

New Delhi;

17th February, 2020

Item No.19

Section XVII

[Civil Appeal diary No(s).1651/2020 arising out of impugned final judgment and order dated 24-09-2019in AN No.37/2019 passed by the Securities Appellate Tribunal, Mumbai]

Cab Securities Ltd. Vs. National Stock Exchange of India Ltd.

(For Admission and IA No. 26372/2020- Stay Application and IA No. 26369/2020-Condonation of Delay in Filing Appeal)

Date: 17-02-2020

This petition was called on for hearing today.

Coram :
Hon'ble Mr. Justice Arun Mishra
Hon'ble Mr. Justice M.R. Shah

For Petitioner(s)
Mr. Mukesh M. Goel, Adv.
Ms. Pooja Kashyap, Adv.
Mr. R. C. Kaushik, AOR

For Respondent(s)

UPON hearing the counsel the Court made the following

Order

Delay condoned.

The appeal is dismissed in terms of the signed order.

Pending application(s), if any, stands disposed of.

(Arjun Bisht)
Court Master

(Jagdish Chander)
Court Master

(Signed order is placed on the file)


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