S.No. Name of the entity Name of Accused  Court Case No. Court  Date of filing Date of court order  Details of the Court Order Copy of order
1 Aaradhya Forests Ltd. 1. M/s Aaradhya Forest 206/2006 47th ACMM 12/22/2003 04.12.2007 The offence was compounded Text of order
Ltd. Esplanade on payment of Rs 85,000/ by the accused to SEBI.
2.Mr. Ramesh Chandra Mumbai /  
Sohaney, ASJ, Mumbai  
3.Mr. Deepak Nagariya    
4.Mr. Shayam Kr.    
Sohaney    
2 Aastha Resorts & Plantations India Ltd. 1. M/s. Aastha Resorts & Plantations India Ltd. 79/04 ACMM Tis Hazari 1/14/2004 4/10/2008 All accused convicted and sentenced a fine of Rs. 10,000/- each and on default simple Imprisonment for One Month. Further award of Rs 30,000/- to SEBI as expenses incurred. Text of order
2. Mr. Om Prakash Court Delhi / ASJ, Delhi
Choudhary  
3. Mr. Sanjay Choudhary  
4. Mr. Hukum Singh  
5. Mr. Ratan Singh  
6. Mr. Praveen  
Srivastava  
3 Accord Plantation Ltd. 1. M/s Accord Plantations Ltd. 33/2003 - 103/2005 ACMM Delhi 1/21/2003 3/26/2010 Accused no. 2 to 5 convicted and sentenced to Rigorous Imprisonment for 6 months each and pay a fine of Rs 10,00,000/-(Ten Lakh) each and on default of payment of fine simple imprisonment for 3 months each. Further, out of the amount of fine realized a sum of Rs 50,000/- be paid to SEBI after expiry of period of revision, appeal, towards the expenses incurred by it. Text of order
2. Mr. P C Thakur    
3. Ms. Sunitha Bhagat 75/2009 1/21/2002
4. Mr. Rajan Rai    
5. Mr. Ajay Vohra    
4 Agarwal Orchards & Plantations (Pvt.) Ltd. 1. M/s. Agrawal Orchards and 130/2006 47th ACMM 17.12.2003 04.12.2007 The offence was compounded Text of order
Plantations (Pvt.) Ltd. Esplanade on payment of Rs 85,000/ by the accused to SEBI.
2. Mr. Amit Agarwal, Mumbai /  
3. Mr. KC Agarwal ASJ, Mumbai  
5 Angel Green Forests Ltd. 1. M/s. Angel Green Forest Ltd. 1326/2002 - 115/05 ACMM Tis Hazari 21.12.2002 7/14/2008 All accused convicted. Accused no 3 sentenced to undergo rigorous imprisonment for 6 months and also to pay a fine of Rs 50,000/- As regards accused nos. 1 and 4 each shall pay a fine of Rs 100000/- each. Further, ordered to file WRR with SEBI within 2 months. Text of order
2. Mr. Harminder Singh Court Delhi / ASJ, Delhi
3. Mr. Jagdish Singh  
Baweja  
4. Ms. Surjit Kaur.  
6 Ankur Forest and Project Development India Ltd. 1. M/s Ankur Forest & Projects Development India Ltd. 1327/2002 - 37/05 ACMM Tis Hazari Court Delhi / ASJ, Delhi 21.12.2002 2/4/2010 Accused no. 2 to 4 and 6 convicted and sentenced to Rigorous imprisonment for 1 year and also to pay a fine of Rs 5 lakh and on default of payment of fine simple imprisonment for 6 months each. Further, out of the amount of fine realized a sum of Rs 20,000/- be paid to SEBI after expiry of period of revision, appeal, towards the expenses incurred by it. Text of order
2. Mr. Tasrim Saini  
3. Mr. Rajbir Singh 33/2009
4. Mr. Jagit Singh  
5. Mr. Hemant Sharma  
6. Mr. Mohan Lal Saini  
7 Asian Plantations Ltd. 1. M/s Asian Plantation Ltd 1324/2002 - 32/05 ACMM Tis Hazari Court Delhi / ASJ, Delhi 21.12.2004 2/23/2010 Accused No.1 is Company. Accused no.3 declared as Proclaimed Offender. Accused no. 2 , 4 to 8 convicted and sentenced to Rigorous Imprisonment for 6 months each and pay a fine of Rs 5,00,000/- each and on default of payment of fine simple imprisonment for 6 months each. Further, out of the amount of fine realized a sum of Rs 30,000/- be paid to SEBI after expiry of period of revision, appeal, towards the expenses incurred by it. Text of order
2. Mr. Manoj Kapur  
3. Ms. Ashwani Berry 66/2009
4. Mr. S.P Kaila  
5. Mr. Brigunder Makkar  
6. Shailendra Kaushik  
7. Ms. Sudha Mittal  
8. Mr. Gulshan Rai Manuy  
8 Asra Teak Plantations & Resorts Ltd. 1.M/s Asra Tek 1215/2003 ACMM Tis 15-Dec-03 5/11/2009 All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Plantations & Resorts Hazari
Ltd Court
2.Mr. Vinod Kumar Delhi/
Pandey ASJ,
  Delhi
9 Baba Forests (I) Ltd. 1. M/s Baba Forests 149/2005 ACMM Tis 14-Jan-04 40080 All accused declared as Proclaimed Offenders and kept in Dormant file Text of order
India Ltd. Hazari
2. Mr. J P Aggarwal Court
3. Mrs Radha Delhi/
Aggarwal ASJ,
4. Mr. Manish Delhi
Aggarwal  
5. Mr. Prasant  
Aggarwal  
10 Basant Farms & Resorts India Ltd. 1. M/s. Basant Farms & 83/04 - 48/05 ACMM Tis Hazari 1/14/2004 11/29/2006 Accused mobilized Rs 8 lakh. All accused convicted and sentenced to fine of Rs.25,000/- on each accused and on default simple imprisonment for three months. Text of order
Resorts India Ltd.   Court Delhi / ASJ,
2. Mr. Shankar Singh 24/2005 Delhi
Kushwaha    
3. Mr. Basant Singh    
Kushwaha    
4. Mr. Gulshan Kuamr    
Ajmani.    
11 BBN Forest Ltd. 1. M/s BBN Forest 1221/2003 ACMM Tis 15.12.2003 39920 All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Ltd. Hazari
2. Mr.Arvind Kumar Court
Parasar Delhi /
3. Mr.Vishal ASJ, Delhi
Chandrani  
4. Ms. Sumangla  
Parasar  
5. Mr.Madan Lal Sohil  
6. Mr.Kamal Dev  
7. Mr.Krishna Lal  
8. Mr.Sukh Lal  
12 Beauty Farms & Resorts Pvt Ltd 1. M/s Beauty Farms and 296/2004 23rd MM 9-Jan-04 40113 Hon’ble High Court of Madras quashed the complaint and held Text of order
Resorts (P) Ltd Saidapet that the order of the Chairman, SEBI, was set aside in appeal by the Securities Appellate Tribunal and the matter was
2. Mr. B L Narasa Reddy Chennai remitted back for fresh disposal. Hence, the criminal proceedings against the said entities cannot be sustained. Further, the court has granted liberty to SEBI to initiate fresh criminal proceedings on the fresh cause of action, if SEBI passes any adverse orders against the entities after considering the matter afresh.
3. Mr. K Sreedhar Reddy    
4. Mr. C Sreenivasulu    
Reddy    
5. Mr. K Sassidhar Reddy    
6.Mr. K Sacheendranadh    
Reddy.    
13 Beauty Gardens & Resorts Pvt Ltd 1. M/s Beauty 296/2004 23rd MM 9-Jan-04 40113 Hon’ble High Court of Madras quashed the complaint and held Text of order
Gardens and Saidapet that the order of the Chairman, SEBI, was set aside in appeal by the Securities Appellate Tribunal and the matter was
Resorts (P)Ltd. Chennai remitted back for fresh disposal. Hence, the criminal proceedings against the said entities cannot be sustained. Further, the court has granted liberty to SEBI to initiate fresh criminal proceedings on the fresh cause of action, if SEBI passes any adverse orders against the entities after considering the matter afresh.
2. Mr. B L Narasa    
Reddy    
3. Mr. K Sreedhar    
Reddy    
4. Mr. C Sreenivasulu    
Reddy    
5. Mr. K Sassidhar    
Reddy    
6. Mr. K    
Sacheendranadh    
Reddy.    
14 Beauty Green Farms Pvt Ltd 1. M/s Beauty Green 296/2004 23rd MM 9-Jan-04 40113 Hon’ble High Court of Madras quashed the complaint and held Text of order
Farms (P) Ltd. Saidapet that the order of the Chairman, SEBI, was set aside in appeal by the Securities Appellate Tribunal and the matter was
2. Mr. B L Narasa Reddy Chennai remitted back for fresh disposal. Hence, the criminal proceedings against the said entities cannot be sustained. Further, the court has granted liberty to SEBI to initiate fresh criminal proceedings on the fresh cause of action, if SEBI passes any adverse orders against the entities after considering the matter afresh.
3. Mr. K Sreedhar Reddy    
4. Mr. C Sreenivasulu    
Reddy    
5. Mr. K Sassidhar Reddy    
6. Mr. K Sacheendranadh    
Reddy.    
15 Beauty Paradise Resorts Pvt Ltd 1. M/s Beauty Paradise 294/2004 23rd MM 9-Jan-04 40113 Hon’ble High Court of Madras quashed the complaint and held Text of order
Resorts (P) Ltd. Saidapet that the order of the Chairman, SEBI, was set aside in appeal by the Securities Appellate Tribunal and the matter was
2. Mr. B L Narasa Reddy Chennai remitted back for fresh disposal. Hence, the criminal proceedings against the said entities cannot be sustained. Further, the court has granted liberty to SEBI to initiate fresh criminal proceedings on the fresh cause of action, if SEBI passes any adverse orders against the entities after considering the matter afresh.
3. Mr. K Sreedhar Reddy    
4. Mr. K Sassidhar Reddy    
5. Mr. C Sreenivasulu    
Reddy    
16 Bharat Agriculture & Forest Development Ltd. 1. M/s. Bharat Agriculture 69/2004 ACMM Tis 14-Jan-04 39721 Accused no. 1 to 4 and 7 were acquitted as the court held that Text of order
and Forest Development Hazari Court the said accused had not collected any funds from the public and further funds collected of the promoter stands refunded prior to the enforcement of SEBI(CIS) Regulations, 1999.
Ltd. Delhi / ASJ, Accused no. 5, 6 and 8 declared as proclaimed Offenders and kept in Dormant File.
2. Mr. Nagendra Singh Delhi  
3. Mr. R P Singh    
4. Mr. Pradeep Kumar    
Sharma    
5. Mr. Sanjeev Kumar    
Singh    
6. Mr. Diwaker Singh    
7. Mr. Om Prakash Singh    
8. Mr.Surya Bhan Singh    
17 Bliss Agro (I) Ltd. 1. M/s. Bliss Agro 0178/2005 ACMM Tis 38000 9/3/2007 Accused mobilized Rs16 Lakh. All accused declared as Proclaimed Offenders and kept in Dormant File. Text of order
(India) Ltd. Hazari
2. Dr. Vinod Kuthiala Court
3. Mr. Sushil Kumar Delhi /
Sood ASJ,
4. Mr.Vikas Vohra Delhi
5. Ms. Kamlesh Sood  
6. Mr. Ashok Kumar  
7. Mr. Pramod Kumar  
8. Ms. Neelam Bhatia  
18 Bramvim Farms Ltd. 1. M/s. Bramvim Farms 1310/2002 - 161/05 ACMM Tis Hazari 21.12.2002 9/6/2007 Accused mobilized Rs.46.6 lakh. Accused No.3 convicted vide order dated 23/08/2007 and was ordered to pay fine of Rs. 5000/- and on default simple imprisonment for one month. Accused no. 2 dead. Accused no. 1, 4 and 5 didn’t appear. Accused no. 4 and 5 declared Proclaimed Offenders and kept in Dormant File. Text of order
Ltd. Court Delhi / ASJ, Delhi
2. Mr. Amarjeet Singh  
(Dead)  
3. Ms. Madhu Sheel  
4. Ms. Satish Kaushik  
5. Ms. Kusum Gupta  
19 Capital Forestry Ltd. 1) Capital Forestry Ltd. 2) Manmohan Singh 1170/2003 - 142/05 ACMM Tis Hazari 16.12.2003 8/18/2006 Accused mobilized Rs 2.1 lakh. All accused convicted and sentenced to fine of Rs. 3000/- on each accused and on default simple imprisonment for 2 months. Text of order
3) Paramjeet Kaur   Court Delhi / ASJ,
4) Sawinder Singh Singh 92/2005 Delhi
5) Maninder Singh    
20 Career Agriculture Finance and Plantation Ltd. 1. M/s. Career 1224/2003 ACMM Tis 15.12.2003 11.01.2008 Accused mobilized Rs 10.7Lakh. All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Agriculture Finance Hazari
& Plantation Ltd. Court
2. Mr. M.K Bhoot Delhi /
3. Mr. H.R Khatri ASJ,
4. Mr.N.K Bhoot Delhi
21 Chandigarh Forests Ltd. 1. M/s. Chandigarh 70/2005 ACMM Tis 15.12.2003 3/7/2008 All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Forest Ltd. Hazari
2. Mr. Satnam Singh Court
3. Mr. Raman Delhi /
Chaudhary ASJ,
4. Ms. Arvinder Kaur Delhi
5. Ms. Chandra Kanta  
22 Citigold Agro India Ltd. 1. M/s. City Gold Agro 85/04 - 155/05 ACMM Tis Hazari 1/14/2004 8/4/2007 All accused convicted and sentenced to fine of Rs. 5000/- each and on default simple Text of order
India Ltd. Court Delhi / ASJ, Delhi imprisonment for 15 days.
2. Mr. Raghuvir Saran    
Sinha    
3. Mr. Ajit Kumar Sinha    
4. Mr. Pradip Kumar    
Sinha    
5. Mr. Sanjay Viz    
23 Coral Green Fields Ltd. 1.M/s. Coral Greenfields 86/04 - 127/05 ACMM Tis Hazari 38000 3/3/2006 Accused mobilized Rs 1.1 lakh. All accused convicted and Text of order
Ltd. Court Delhi/ ASJ, Delhi sentenced to fine of Rs. 5,000/- on each accused and on
2. Mr. Sheel Singh   default simple imprisonment for one month.
3. Mr. Ram Singh    
4. Mr. Rajinder Singh    
5. Mr. Manoj Kumar    
6. Ms. Rekha Malik    
7. Mr. Surender Singh    
8. Ms. Sarita    
24 Dhanvanti Agro Forest Ltd. 1.M/s Dhanvanti Agro 1230/2003 & 36/2005 ACMM Tis 37970 40136 All accused declared as Proclaimed Offenders and kept in dormant file. Text of order
Forest Ltd. Hazari
2. Ms. Veena Singh Court
3. Mr. Surendra Pal Delhi /
Singh ASJ,
4. Dr. Sudesh Pal Delhi
Singh  
25 Elite Forest Ltd. 1. M/s. Elite Forest Ltd. 1305/2002 - 47/05 ACMM Tis Hazari 21.12.2002 1/3/2008 Accused mobilized Rs.42.3 lakh. Accused no. 2 and 5 convicted and sentenced to fine of Rs. 50,000/- each. Company declared as Proclaimed Offender. Accused no. 3 and 4 Text of order
2. Mr. Kaushal K. Court Delhi / ASJ, Delhi were acquitted.
Sharma    
3. Mr. Krishan Rathi    
4. Mr. Surajmal Kadian    
5. Mr. Surender Saini    
26 Endowment Forests (India) Ltd. 1. M/s Endowment Forest (I)Ltd. 112/05 ACMM Tis Hazari Court Delhi/ ASJ, Delhi 26.02.2005 12/4/2009 Accused no. 4 and 7 convicted and sentenced rigorous imprisonment for 6 months and also sentenced to pay fine of Rs 50,000/- each in default of payment of fine Simple Imprisonment for 2 months Accused no. 5, 8 and 9 were declared as Proclaimed Offender and kept in Dormant file. Accused no. 2 , 3 and 6 had expired. Text of order
2. Mr. Virendar Kumar Kansal  
3. Mr. J.C. Kansal 54/2009
4. Ms. Kavita Kansal  
5. Mr. B.K. Bhat  
6. Mr. Jagdish Chander  
7. Mr. Devinder Pal  
8. Mr. Prabhakaran Pillathu  
9. Mr. G.M.Bhatt  
27 Five Star Forests Ltd. 1. M/s Five Star Forests 1236/2003 ACMM Tis Hazari 15.12.2003 10/28/2006 Accused mobilized Rs 10.3 Text of order
Ltd. Court Delhi / ASJ, lakh. Accused 1, 2, 3 and 4 convicted and sentenced to fine of Rs. 30,000/- each and on default simple imprisonment for 6 months. Proceedings against
2. Mr. Vijay Thakur Delhi Accused 8 (Desraj) were stopped considering the fact that he was promoter. Accused No. 5,6 and 7 were acquitted.
3. Mr. Sita Ram    
4. Mr. Ajmair Singh    
5. Ms. Pappi Devi    
6. Mr.Prem Singh    
7. Mr.Harnam Singh    
8. Mr. Desraj    
28 Folksy Plantations & Resorts Ltd. 1. M/s Folksy 1234/2003 ACMM Tis 15.12.2002 24.05.2008 The offence was compounded Text of order
Plantations and Hazari Court on payment of Rs 85,000/- by
Resorts Ltd. Delhi / ASJ, the accused to SEBI.
2. Mr. P N Kapur( Died) Delhi  
3. Mr. R K Pathak    
4. Mr. U K Gupta (P. O)    
5. Mr. Sushil Gupta    
6. Ms Neera Pathak    
7. Mr. N K Sharma    
8. Ms. Gunjan Pathak    
9. Captain M S Sharma    
10. Ms. Ruchika Pathak    
29 Glitter Gold Plantations Ltd. 1. M/s Glitter Gold Plantations Ltd. 1238/2003 - 198/2005 ACMM Tis Hazari Court Delhi / ASJ, Delhi 15.12.2003 4/13/2010 Accused no.2,3,5,7 & 8 convicted and sentenced to Rigorous Imprisonment for 3 months . In addition accused no.1 company and accused no.2, 3,5,7 8 shall pay a fine of Rs 1,00,000/- each and on default of payment of fine, accused 2,3,5,7,& 8 shall go simpleimprisonment for 30 months each. Accused 4 &6 convicted and sentenced to pay of Rs 50,000/- each and on default, simple imprisonment for 3 Months each. Accused directed to file Winding Up and Repayment Report with SEBI. Text of order
2. Mr. Pankaj Jain
3. Mr. Deepak Jain
4. Ms. Manjul Jain
5. Mr. Sudershan Kr. Jain
6. Ms. Aarti Jain
7. Mr. Sachind Gupta
8. Mr. Yashwant Jain
30 Gold Waves Forest Ltd. 1.M/s. Gold Waves 101/2005 ACMM Tis 21.12.2002 39506 Accused mobilized Rs 25 Lakh. All accused are declared as Proclaimed Offenders and kept in Dormant file. Text of order
Forests Ltd. Hazari
2. Mr. Man Singh Court
3. Mr.Asfaq Chaudhary Delhi /
4. Mr. Ranjeet Singh ASJ, Delhi
31 Golden Jublee Rajasthan Agro Plantations Ltd. 1. M/s Golden Jublee 1239/2003 - 15/2005 ACMM Tis Hazari 15.12.2003 4/3/2006 Accused mobilized Rs 0.997 lakh. All accused convicted and sentenced to fine of Rs. 4000/- each and on default simple imprisonment for 1 month. Text of order
(Rajasthan) Agro Court Delhi / ASJ,
Plantations Ltd. Delhi
2. Mr. Chandra Prakash  
Namdharani  
3. Mr. Pritam Kumar  
Vyas  
4. Mr. Deepak Vinayak  
5. Mr. Lalit Kumar Ojha  
6. Mr. Arvind Kumar  
7. Mr. Gori Shankar  
Ojha  
8. Mr. Narendra Ojha  
9. Mr. Mahesh Ojha  
10.Mr. Bhe  
32 Goldstar Teak Forest (India) Ltd. 1. M/s. Goldstar Teak Forest India Ltd. 1308/2002 - 31/05 ACMM Tis Hazari 21.12.2002 4/25/2008 Accused no.4 convicted and sentenced to undergo rigorous imprisonment of 6 months along with fine of Rs 50,000/ Accused No. 2 and 3 declared as proclaimed offenders and kept in Dormant file. Text of order
2. Mr. D K Singh Court Delhi / ASJ, Delhi
3. Mr. S P Singh  
4. Mr. J D Sharma  
33 Green Global (India) Ltd. 1. M/s. Green Global 1309/2002 - 76/05 ACMM Tis Hazari 21.12.2002 11/6/2006 Accused mobilized Rs.38.4 lakh. Accused no. 5 declared as Proclaimed Offender. Accused company and accused no. 2 and 3 sentenced to fine of Rs. 1 lakh each and on default simple imprisonment for four months. Further, ordered to file WRR within 1 Text of order
(India) Ltd. Court Delhi / ASJ, month with SEBI.
2. Mr. Naresh Hasija Delhi  
3. Mr. Manoj Grover    
4. Ms. Suman    
5. Ms.. Kanta Antil    
34 Green Pearls 1. M/s. Green Pearls Ltd. 140/2005 ACMM Tis 30-Oct-04 39720 Accused no. 1 and 3 stands acquitted and accused no. 2 Text of order
2. Mr. Ashok Arora Hazari Court declared as Proclaimed Offender.
3. Mr. Rajan Arora Delhi / ASJ,  
  Delhi  
35 Growwell Plantations India Ltd. 1. M/s. Grow Well 1242/2003 ACMM Tis Hazari 15.12.2003 3/24/2007 Accused mobilized Rs.4.8 lakh. Accused no. 1, 2 and 8 convicted and sentenced to fine Text of order
Plantations India Ltd. Court Delhi / ASJ, Delhi of Rs. 5,000/- each and on default two months Simple imprisonment Accused no. 3, 4, 5, 6, and 7 acquitted.
2. Mr. Vijay Kumar Singh    
3. Mr. Avdhesh Kumar    
Giri    
4. Mr. Ashok Kumar    
Pandey    
5. Mr. Pankaj Kumar    
Upadhayay    
6. Mr. Purushottam    
Singh    
7. Mr. Ambujeshwar    
Nath    
Pandey    
8. Mr. Anil Kumar Singh    
36 H.P. Tillers Tracts & Tourism Ltd. 1. M/s. H.P Tiller Tracts 1180/03 ACMM Tis Hazari 16.12.2003 3/9/2007 Accused mobilized Rs.15 Text of order
& Tourism Ltd.   Court Delhi / ASJ, Delhi lakh. All accused convicted and sentenced to fine of Rs.30,000/- each and on default simple imprisonment for four months. Further, ordered to file WRR within 2 months with SEBI.
2. Mr. CR Sharma 117/2005    
3. Mr. Jitendra Verma      
4. Mr. Sushil Sharma      
37 Harbansram Tree Magnum Resorts (I) Ltd. 1. Harbansram Tree Magnum Resorts (I) Ltd. 1186/2003 ACMM Tis Hazari Court Delhi/ ASJ, Delhi 16.12.2003 3/10/2010 Accused No. 1 Company. Accused no.2 to 4 convicted and sentenced to pay fine of Rs 1,00,000/- each The case resulted in Conviction and on default of payment of fine simple imprisonment for 6 months each. Further, out of the amount of fine realized a sum of Rs 30,000/- be paid to SEBI after expiry of period of revision, appeal, towards the expenses incurred by it. Text of order
2. Mr. Rajesh Kumar Srivastava  
3. Mr. Ajith Kumar Srivastava 77/2009
4. Mr. Yogender Nath Singh  
38 Haritma Agrotech Ltd. 1. M/s. Haritma 138/2005 ACMM Tis 16-Dec-04 40053 All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Agrotech Ltd. Hazari
2. Mr. S K Court
Srivastava Delhi/
3. Mr. K K Mishra ASJ, Delhi
4. Mr. L K Gupta  
5. Mr. S K Gupta  
39 Harkota Plantations Ltd. 1. M/s. Harkota 23/04 - 80/05 ACMM Tis Hazari 14-Jan-04 6/2/2007 Accused mobilized Rs.7.5 lakh. All accused convicted and sentenced to fine of Rs. 7000/- each and on default simple imprisonment for 3 months. WRR already submitted to SEBI shall be subject to its audit by auditors of RBI as per rules. Text of order
Plantations Ltd Court Delhi / ASJ, Delhi
2. Mr. Ajay Joshi  
3. Mr. Sanjay Kumar  
4. Mr. Kanti Joshi  
40 Help (India) Plantation & Development 1. M/s. Help India 1188/03 - 147/05 ACMM Tis Hazari 16.12.2003 8/28/2006 Accused mobilized Rs 0.9 lakh. All accused convicted and sentenced to fine of Rs. 5000/- each and on default simple imprisonment for 2 months. Text of order
Plantation & Development Co. Ltd. Court Delhi / ASJ,
2. Mr. Pawan Singh Delhi
3. Mr. Ajay Singh  
4. Mr. Abbal Singh  
Chowan  
41 Himachal Paryatan Avam Krishi Vikas Ltd. 1. M/s. Himachal 1168/03 ACMM Tis Hazari 16.12.2003 11/3/2006 Accused mobilized Rs 12.9 Text of order
Paryatan Avam Krishi Court Delhi / ASJ, lakh. All accused convicted and
Vikas Ltd. Delhi sentenced to fine of Rs.35,000/- each accused.
2. Mr. Suresh Kumar    
Barwal    
3. Ms. Darshna Devi    
4. Ms. Pranto Verma    
42 Hind Forest India Ltd. 1. M/s Hind Forest India Ltd 1199/2003 - 137/05 ACMM Tis Hazari Court Delhi / ASJ, Delhi 16.12.2003 4/8/2010 Accused no.4 convicted and sentenced to Rigorous Imprisonment for 6 months . In addition accused no.1 company and accused no.4 shall pay a fine of Rs 4,00,000/- each and on default of payment of fine simple imprisonment for 3 months each . Further, out of the amount of fine realized a sum of Rs 30,000/- be paid to SEBI after expiry of period of revision, appeal, towards the expenses incurred by it. Accused no 2 and 3 declared as Proclaimed Offenders. Text of order
2. Mr. Shiv Sharma  
3. Mr. Gurmail Chaudhary 47/2009
4. Mr. Raj Kumar Gupta  
43 Hope India Forests Ltd. 1.M/s.Hope India 121/2005 ACMM Tis 16.12.2003 9/11/2006 All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Forest Ltd. Hazari
2. Mr.Jagjit Singh Court
3. Mr. Sadhu Singh Delhi /
4. Mr. Parmveer Kaur ASJ,
  Delhi
44 Impulse Forestry India Ltd. 1.M/s. Impulse Forestry 77/04 - 25/05 ACMM Tis Hazari 14-Jan-04 9/15/2006 Accused mobilized Rs 0.6 lakh. Accused pleaded guilty, two accused let off after due admonition, others sentenced to fine of Rs. 2000 each and on default simple imprisonment for 15 days. Text of order
India Ltd. Court Delhi / ASJ,
2. Mr. Bijendra Giri Delhi
3. Mr. Shiv Kumar Tyagi  
4. Ms. Kusum Lata  
5. Mr. Horam Singh  
Tyagi  
6. Mr. Dheer Singh  
7. Mr. Ramendra Kumar  
Sharma  
8. Ms. Kamlesh Devi  
45 Indica Greenshield & Resorts Ltd. 1. M/s. Indica 1192/03 - 146/05 ACMM Tis 16.12.2003 8/9/2006 All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Greenshield & Hazari
Resorts Ltd. Court Delhi /
2. Mr. Rakesh Singh ASJ,
3. Mr.Sanjay Kumar Delhi
Singh  
4. Mr.Sarad Kumar  
5. Mr. Gyaneshwar  
Prasad  
6. Mr. Sanjay Singh  
7. Mr. Akhilesh Rathore  
8. Mr. Arbind Singh  
46 Indus Spices and Herbs Ltd. 1. M/s. Indus Spices and Herbs Ltd. 1193/03 - 47/05 ACMM Tis Hazari 16.12.2003 1/30/2006 Accused mobilized Rs 3 lakh. All accused convicted and Text of order
2. Mr. Vikas Kaushik Court Delhi / ASJ, sentenced to fine of Rs. 6,000/- each and on default simple
3. Mr. Hemant Arora Delhi imprisonment for one month.
4. Mr. Manish Bahadur    
Mathur    
47 Jassowal Forests & Investments Ltd. 1.M/s. Jassowal Forests 76/04 - 154/05 ACMM Tis Hazari 14-Jan-04 3/29/2008 Accused nos 1 to 3 convicted and sentenced to fine of Rs. 5000/- each and on default simple imprisonment for 1 month. Award of Rs.5, 000/- to SEBI. Further, ordered to file WRR within two months with SEBI. Accused no. 4 declared as Proclaimed Offender and kept in dormant file. Text of order
& Investments Ltd. Court Delhi / ASJ, Delhi
2. Mr. Malkiat Singh  
3. Mr. Tarsen Kaur  
4. Mr. Prem Singh  
Bhatoa  
48 JBR Forestry Ltd. 1. M/s JBR Forestry Ltd 1194/2003 - 14/05 ACMM Tis Hazari Court Delhi / ASJ, Delhi 16.12.2003 12/4/2009 Accused no. 2,3 and 4 pleaded guilty and convicted and sentenced to pay fine of Rs 10,00/ each in default of payment of fine Simple Imprisonment for 3 months each. Accused no. 5 was declared as Proclaimed Offender and kept in Dormant file. Text of order
2. Ms. Renu Sharma’
3. Mr. Pradeep Kumar
4. Mr. Manoj Kumar
5. Ms. Ravinder Kaur
49 Jeevanjyoti Plantations Ltd. 1. M/s Jeevan Jyothi Plantations Ltd. 1312/2002 - 121/05 ACMM Tis Hazari Court Delhi/ ASJ, Delhi 21.12.2002 10/31/2009 Accused mobilized Rs 28.3 Lakh. Accused no. 4 and 6 convicted and sentenced to Rigorous imprisonment for one year each and fine of Rs. 5 Lakh. each and on default of payment of fine, simple imprisonment for 6 months each. Further, out of the amount of fine realized a sum of Rs 20,000/- be paid to SEBI after expiry of period of revision, appeal, towards the expenses incurred by it. Accused no. 2,3, and 5 declared as proclaimed offenders and kept in Dormant file. Text of order
2. Mr. Mukesh Kumar Gupta  
3. Mr. Upendra Kumar 49/2009
4. Mr. Vinod Kumar Bharadwaj  
5. Mr. Aswani Kumar Dubey  
6. Mr. Ashok Kumar Verma  
50 JSM Plantations & Dairy Farming Ltd. 1. M/s JSMPlantation & Diary Farming Ltd 1189/03 - 144/05 ACMM Tis Hazari Court Delhi / ASJ, Delhi 16.12.2003 5/7/2010 All accused convicted and sentenced to pay a fine of Rs. 50,000/- each and on default, accused no. 2 to 5 shall go simple Imprisonment for 3 Month. Accused directed to file WRR with SEBI within 2 months Further, out of the amount of fine realized a sum of Rs 30,000/- be paid to SEBI after expiry of period of revision, appeal, towards the expenses incurred by it. Text of order
2. Mr. Dharmendra Pratap Singh  
3. Ms. Mithelesh Kumari 27/2009
4. Mr. SiyaramSaraf  
5. Mr. Pradeep Kumar Saraf  
51 Kanak Bhumi Forests (India) Ltd. 1. M/s Kanak 1202/2003 ACMM Tis 16.12.2003 7/13/2006 Accused mobilized Rs 1.2 lakh. All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Bhumi ForestLtd. Hazari 8/10/2006
2. Mr. K.M.S. Court  
Bharadwaj Delhi /  
3. Mr. Mandir Kaushik ASJ,  
4. Mr. Yog Raj Kaushik Delhi  
52 Karambhumi Forests (India) Ltd. 1. M/s. Karambhumi 1173/2003 - 124/05 ACMM Tis Hazari 16.12.2003 9/29/2006 Accused mobilized 10.5 Lakh. Accused no. 1 and 4 convicted Text of order
Forest India Ltd. Court Delhi / ASJ, and sentenced to fine of Rs. 5000 each, on default simple
2. Mr. Chander Sharma Delhi imprisonment for four months.
3. Ms. Chander Kanta   Accused no. 2 and 3 declared as Proclaimed Offenders and kept in Dormant File.
4. Mr. Kamal Kant    
Sharma    
53 KBR Forest Ltd. 1. M/s KBR Forest Ltd. 1177/2003 - 129/05 ACMM Tis Hazari 16.12.2003 7/10/2009 Accused mobilized Rs 2 lakh. Accused no. 1, 2, 5, 6 and 8 pleaded guilty and convicted and sentenced to fine of Rs. 10000/- each and on default of payment of fine, simple imprisonment (SI) for six months. Accused No. 3 and 4 were declared as proclaimed offenders and kept in Dormant Text of order
2. Mr. Anil Kumar Court Delhi/ ASJ, Delhi file. Accused no. 7 is dead.
3. Mr. Rakesh Kumar    
4. Mr. Santosh    
5. Mr. Suresh Kumar    
6. Mr. Ravinder Gupta    
7. Mr. Ramesh Kumar    
8. Ms. Neelam Sharma    
54 KDK Finvest 1. M/s KDK 1203/2003 ACMM Tis 16.12.2003 40080 All accused declared as Proclaimed Offenders and kept in Dormant file Text of order
Finvest Ltd. Hazari
2. Mr. Kiran Chand Court
Goyal Delhi/
3. Mr. Mukesh ASJ,
Goyal Delhi
55 Kriex Global Plantations Ltd. 1. M/sKriex Global Plantations Ltd. 1246/2002 ACMM Tis Hazari 19.9.2002 4/13/2009 All Accused pleaded guilty and convicted and sentenced to fine of Rs. 10000/- each and on default simple imprisonment (SI) for one month. Further, Rs. 1,98,000/- (amount lying unpaid to investors) to be deposited with the Court. Text of order
2. Mr. K.K. Gupta Court Delhi
3. Mr. K.K. Verma  
4. Ms. Tara Devi  
56 Lalima Agro & Farm Developers Ltd. 1. M/s Lalima Agro and 1316/2002 ACMM Tis 21.12.2002 26.09.2008 The offence was compounded Text of order
Farm Developers Ltd. Hazari Court on payment of Rs 3,60,000/ by
2. Mr. Vijay Kumar Delhi / ASJ, the accused to SEBI.
Srivastava Delhi  
3. Mr. Ejaj Ahmed Khan    
4. Mr. Suryadev    
Vidhyarthi    
57 Lamvrll Plantation Ltd. 1. M/s. Lamvrll Plantations 92/2005 ACMM Tis 16-Dec-03 38946 All accused acquitted as the court held that the accused persons had repaid the amount Text of order
Ltd. Hazari Court to its investors and also informed SEBI about it long before the regulations had
2. Dr. Lalit Kumar Delhi/ come into force.
3. Mr. M.K. Acharaya ASJ,  
4. Mr.Lokendra Kumar Delhi  
58 Lyra Agritech Ltd. 1. M/s. Lyra Arritech Ltd. 37/04 - 173/05 ACMM Tis Hazari 1/14/2004 9/27/2007 Accused mobilized Rs.2.7 lakh. All accused convicted and sentenced to fine of Rs. 8000/- each and on default simple imprisonment for 1 month. Award of Rs. 1000/- from each convict and on default 15 days simple imprisonment. Text of order
2. Mr. Subash Arora Court Delhi / ASJ, Delhi
3. Mr. Sanjeev Kumar  
Narula  
4. Mr. Ravinder Kumar  
59 Madhuban Green Forests Ltd. 1. M/s Madhuban 1249/2003 ACMM Tis 15-Dec-03 6/3/2009 All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Green Forest Ltd. Hazari
2. Mr.Avadesh Kumar Court
3. Mr.Harinder Pandey Delhi /
4. Mr.Dinesh Jha ASJ,
5 .Mr.Rakesh Kumar Delhi
Srivastava  
6. Mr Jai Bir Mishra  
7. Mr.Dinesh Kumar  
Singh  
8. Ms. Shashi Bala  
9. Mr. R.K. Singh  
10. Mr.Rama Kant  
Shah  
11. Mr.Arun Kumar  
12. Ms. A  
60 Merry Beach Farms Pvt Ltd 1.M/s Merry Beach Farms 295/2004 23rd MM 9-Jan-04 40113 Hon’ble High Court of Madras quashed the complaint and held Text of order
(P)Ltd. Saidapet that the order of the Chairman, SEBI, was set aside in appeal by the Securities Appellate Tribunal and the matter was remitted back for fresh disposal. Hence, the criminal proceedings against the said entities cannot be sustained. Further, the court has granted liberty to SEBI to initiate fresh criminal proceedings on the fresh cause of action, if SEBI passes any adverse orders against the entities after considering the matter afresh.
2. Mr. K Sudhakar Reddy Chennai  
3. Mr. B L Narasa Reddy    
4. Mr. K Sreedhar Reddy    
5. Mr. C Sreenivasulu    
Reddy    
6. Mr. Hariprasad Reddy    
61 Morni Forests India Ltd. 1.M/s Morni Forests India 1246/2003 ACMM Tis Hazari 12/15/2003 4/1/2006 Accused mobilized Rs 0.4 lakh. All accused convicted and Text of order
Ltd. Court Delhi / ASJ, sentenced to fine of Rs. 3000/- each and on default simple
2. Mr. Mukund Lal Delhi imprisonment for 1 month
3. Mr. Ramesh Kohli    
4. Mr. Hari Dayal    
5. Mr. Samarjit Singh    
6. Mr. Uday Raj Singh    
7. Mr. Shyam Raj Singh    
8. Mr. Inderpal    
62 Multi Line Farms and Projects Ltd. 1. M/s Multiline 60/2005 ACMM Tis 15-Dec-03 10/12/2009 All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Farms & Hazari
Projects Ltd. Court
2. Mr. Mukesh Bali Delhi /
3. Mr. R.K.Singh ASJ,
4. Mr. Prabhat Delhi
Kumar  
5. Mr. Mahender  
Yadav  
6. Mr. Prag  
Madhav Kanojia  
7. Mr. Jitender  
Prasad  
8. Mr. Virender  
Arora  
9. Mr. Subodh Jha  
10. Mr. Rakesh  
Kumar  
Srivastva  
11. Mr. Shailend  
63 Navraj Plantations & Livestock Ltd. 1. M/s Navraj Plantations Sep/13 ACMM Tis 16-Dec-03 39710 All Accused acquitted as the Court held that all the accused Text of order
Livestock Ltd. Hazari Court persons had repaid the amounts to its investors.
2. Ms. Bina Mittal Delhi/ASJ,  
3. Mr. Rajesh Anand Delhi  
4. Mr. Navin Anand    
64 New India Horticulture and Agro Limited 1.M/s. New India 1195/03 - 143/05 ACMM Tis Hazari 12/16/2003 9/20/2007 Accused mobilized Rs.1.6 lakh. All accused convicted and sentenced to fine of Rs. 7000/- each and on default simple imprisonment (SI) for 1 month. Award of Rs.5,000/- to SEBI. Further, ordered to file WRR within two months with SEBI. Text of order
Horticulature & Agro Ltd. Court Delhi / ASJ, Delhi
2. Mr. Narbadeshwar Giri  
3. Mr. Mahendra Ram  
Verma  
4. Mr. Manoj Kumar  
Dubey  
65 New Ways Agriculture Ltd. 1. M/s. New Ways 122/2005 ACMM Tis 16-Dec-03 39647 All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Agriculture Ltd. Hazari
2. Mr. Prem Chand Court
Giri Delhi /
3. Mr. Pradeep ASJ,
Chaudhary Delhi
4. Mr. Manoj Kumar  
Giri  
5. Mr.Dharmendra  
Giri  
6. Mr. Deepak  
Bakshi  
66 Oasis Plantation Ltd. 1. M/s. Oasis Plantations 1181/2003 - 145/05 ACMM Tis Hazari 12/16/2003 3/17/2006 Accused let off after due admonition as court found that no public money was mobilized and amounts were received only from directors. Text of order
and Livestock Ltd. Court Delhi / ASJ,
2. Mr. O.P. Verma Delhi
3. Mr. Azim Khan  
4. Mr,.Jogar Nath  
67 Ocean Agro Farms Ltd.( Formerly Endowment Investments India Ltd. 1. M/s. Ocean Agro 212/2002 / ASJ, 13-Mar-02 12/2/2007 All accused acquitted as the accused did not receive any of the correspondence from Text of order
Farms Ltd. DACMM Tis SEBI as they were in jail. The Court further directed the accused to comply with the
2. Mr. Bashir Ahmed Hazari Court directions of SEBI dated December 03, 2001 and also ordered to repay the investors
Manhas Delhi elhi within one month and submit WRR in format to SEBI, on failure, SEBI entitled to take fresh action against the accused.
3. Mr. Gulam Mohd. Bhat    
4. Mr. Nazir Ahmed Bhat    
5. Mr. Satish Kapoor    
6. Mr. Shujay Amin    
Manhas    
7. Mr. Fakir Hussai Shah    
8. Mr. Mohd. Ayub Shekh    
9. Mr. brahim Shah    
10. Mr. Virender kumar    
Kaul    
11. Ram    
68 Ohm Hitech Farms India Ltd. 1. M/s. Ohm Hitech 1190/03 ACMM Tis Hazari 12/16/2003 11/16/2006 Accused mobilized Rs 0.5 lakh. All accused convicted and sentenced with a fine of Rs. 2,500/- each and on default simple imprisonment for two months. Text of order
Farms India Ltd.   Court Delhi / ASJ,
2. Mr. Onkar Nath 145/2005 Delhi
Kesari    
3. Mr. Kamal Kishor    
Sharma    
4. Mr. Deepak Kumar    
Vishwakarma    
69 Onkarbhumi Forests (I) Ltd. 1. M/s Onkarbhumi 1322/2002 ACMM Tis 21-Dec-02 39353 Accused mobilized Rs. 26.2 Lakh. All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Forests (I) Ltd. Hazari
2. Mr.Bhupinder Singh Court
3. Mr.Baljeet Singh Delhi /
4. Mr.Harbans Singh ASJ,
5. Mr.Lal Chand (Died) Delhi
6. Ms. Rajinder Kaur  
7. Ms. Harbans Kaur  
8. Mr. Mohinder Singh  
70 Oriental Green Environment Ltd. 1. M/s. Oriental green 1298/2002 ACMM Tis 21-Dec-02 7/9/2006 Accused mobilized Rs 35.3 Lakh. All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Environment Ltd. Hazari
2. Mr. Sarjeet Singh Court
3. Mr. N.S. Saini Delhi /
4. Mr. Nanak Singh ASJ,
  Delhi
71 Pace Forest India Ltd. 1. M/s Pace Forest India 199/2005 ACMM Tis Hazari 6-Mar-05 12/9/2006 Accused mobilized Rs.4.40 lakh. All accused found guilty and sentenced to fine Rs.25,000/ - each and on default simple imprisonment for three months. Text of order
Ltd.   Court Delhi / ASJ, Delhi
2. Mr. Sailesh Kumar 538/2005  
Gupta    
3. Ms. Radha Gupta    
4. Ms. Indira Raina    
5. Mr. Sanjay Kumar    
Gupta    
6. Mr. Somnath Muju    
(Dead)    
7. Mr. Ashish Gupta    
72 Panacea Forest India Ltd. 1.Mr. Panacea Forest 1182/2003 - 27/05 ACMM Tis Hazari 12/16/2003 9/25/2006 Accused mobilized Rs 5.2 lakh. All accused convicted and Text of order
India Ltd. Court Delhi / ASJ, sentenced fine. A-1, 2 and 3 sentenced to fine of Rs. 5000/- each and on default simple
2. Mr. Pankaj Kumar Delhi imprisonment for 3 months to A-2 and A- 3. A-4, 5, 6, 7 and 8 sentenced to fine of Rs. 2000/- each and on default simple imprisonment for 1 month.
Patil    
3. Mr. Pankaj Kumar    
Poddar    
4. Mr. Sanjeev Kumar    
Sinha    
5. Mr. Neeraj Kumar    
Poddar    
6. Ms. Dharam Sheela    
Sinha    
7. Ms. Bimla Devi    
8. Ms. Pawan Kumar    
73 Panchsheel Agro Forests Ltd. 1. M/s. Panchsheel Agro 1187/03 - 104/05 ACMM Tis Hazari 12/16/2003 7/7/2006 Accused mobilized Rs 10.6 lakh, All Accused convicted and sentenced to fine of Rs. 5,000/- on each accused and on default simple imprisonment for three months. Text of order
Forests Ltd. Court Delhi / ASJ,
2. Ms. Asha Sharma Delhi
3. Mr. Vimal Mehra  
4. Mr. Raja Babu  
74 Paramount Forest (I) Ltd. 1.M/s. Paramount Forest 1176/03 - 120/05 ACMM Tis Hazari 12/16/2003 9/15/2006 Accused mobilized Rs 20 lakh. Accused no. 2 acquitted and accused no. 3 stands convicted. Text of order
(India) Ltd. Court Delhi / ASJ, &
2. Dr. G.S. Dhillon Delhi 11/9/2006
3. Mr. Virinder Kumar    
4. Mr. D.K. Gupta    
75 Parvarish Plantations Ltd. 1. M/s. Parvarish 1179/2003 - 128/05 ACMM Tis Hazari 12/16/2003 1/24/2008 Accused mobilized Rs.2.2 lakh. Accused no. 2 pleaded guilty and fined Rs. 5,000/-. Accused no.3 and 4 declared as Proclaimed Offenders and kept in Dormant File. Text of order
Plantations Ltd. Court Delhi / ASJ, Delhi
2. Mr. Amit Sah  
3. Mr. Krishna Kant  
Awasthi  
4. Ms. Vishnu Kanti  
76 Perutek Services Ltd. 1. M/s Perutek 703/2001 ACMM Tis 30-Nov-01 40117 All accused declared as Proclaimed Offenders and kept in Dormant file Text of order
Services Ltd. Hazari
2. Major P.K. Court
Perumal Delhi / ASJ,
3. Mr. P. Dinakaran Delhi
4. Captain P.  
Mahendran  
77 Pine Plantations India Ltd. 1. M/s. Pine 141/2005 ACMM Tis 16-Dec-03 39674 All accused declared as Text of order
Plantations India Ltd. Hazari Proclaimed Offenders and
2. Mr. Harash Vir Suri Court kept in Dormant file.
3. Mr. Surya Kant Suri Delhi /  
4. Mr. Manik Talwar ASJ,  
  Delhi  
78 Prayag Agro Forestry (I) Ltd. 1. M/s. Prayag Agro 1253/2003 ACMM Tis 15-Dec-03 3/7/2008 All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Forestry Ltd. Hazari
2. Mr. Rajinder Court
Bahadur Singh Delhi /
3. Mr. Jamil Ahmad ASJ,
Khan Delhi
4. Mr. Ram Charitar  
Yadav  
5. Mr. Ghan Shyam  
Mishra  
6. Mr. Dina Nath Shukla  
7. Mr. Muneshwar  
Singh  
8. Mr. Narsingh Nath  
Tiwari  
79 Prince Agro Industries Pvt. Ltd. 1. M/s. Prince Agro 131/2005 ACMM Tis Hazari 8/14/2003 3/7/2007 Accused mobilized Rs.74.7 lakh. All accused convicted and Text of order
Industries Ltd.   Court Delhi / ASJ, Delhi   sentenced to fine Rs.7500/- each and on default simple
2. Mr. Hari Lalawani 561/2003   6/25/2005 imprisonment for 3 months.
3. Mr. P.C. Pathak        
4. Ms. Anita Lalwani        
5. Mr. Sunny Thomas        
6. Mr. Om Prakash        
Totlani        
80 Purvanchal Plantations India Ltd. 1. M/s Purvanchal Plantations India Ltd. 1183/2003 126/05 ACMM Tis Hazari Court Delhi/ ASJ, Delhi 12/16/2003 11/30/2009 Accused mobilized 5.4 Lakh. Accused no. 2,3,4,6,7 and 8 convicted and sentenced to Rigorous imprisonment for a term of one year and fine of Rs. 1 Lakh each and on default of payment, simple imprisonment for 6 months each. Text of order
2. Mr. Brijendra Kumar Srivastva  
3. Mr. Madan Lal Verma 55/2009
4. Mr. Akhilesh Kumar Singh  
5. Mr. Hare Shyam Jee  
6. Mr.Sanjay Kumar Srivastava  
7. Mr. Raj Kumar Gupta  
8. Mr. Ravindra Kumar  
81 PVS Forestry Ltd. 1. M/s. PVS Foresrty 63/2005 ACMM Tis 15-Dec-03 39920 All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Ltd. Hazari
2. Mr. Suresh Court
Bahadur Singh Delh/ ASJ,
3. Mr. Ashok Kumar Delhi
Singh  
4. Mr.Pramod Kumar  
Singh  
82 R K Satyadarshi Plantations India Ltd. 1.M/s. R K Satyadarshi 1300/2002 ACMM Tis 21-Dec-02 5/9/2008 All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Plantations India Ltd. Hazari
2. Mr. R K Raman Court
3. Mr. R K Tiwari Delhi /
4. Mr. Sunil Kant Jha ASJ, Delhi
5. Mr. R K Pandey  
6. Mr. R U Singh Ravi  
7. Mr. P B Tiwari  
83 Raj Shree Agricultural Pvt. Ltd. 1. M/s. Rajshree Agricultural Private Ltd. 1172/03 - 134/05 ACMM Tis Hazari 12/16/2003 9/26/2006 Accused mobilized Rs 5 lakh. All accused convicted and sentenced to fine of Rs. 5000/- each and on default simple imprisonment for 3 months. Text of order
2. Mr. Radhey Shyam Court Delhi /
3. Dr. Pradeep Sharma ASJ,
  Delhi
84 Ranakunj Agro Forestry (I) Ltd. 1. M/s. Ranakunj Agro 130/2005 ACMM Tis 16-Dec-03 12/7/2007 Accused mobilized Rs 21.8 Lakh. Accused no. 3 dead. Accused no. 2 and 4 as Proclaimed Offenders and kept in Dormant file. Text of order
Forestry (India) Ltd. Hazari
2. Mr.Dev Raj Rana Court
3. Mr. Sube Singh Delhi /
Rana (Dead) ASJ,
4. Mr. Santosh Kumar Delhi
85 Rare Earth Agrotech India Ltd. 1. M/s. Rare Earth 1320/2003 ACMM Tis Hazari 12/21/2002 11/3/2006 Accused mobilized Rs 15.8 Text of order
Agrotech India Ltd. & 46/2005 Court Delhi / ASJ,   lakh. All accused convicted and
2. Mr. Satish Srivastava   Delhi   sentenced to fine of Rs. 25,000/- each and on default simple imprisonment for 3
3. Mr. Raghvender 1171/03 - 46/05   37971 months.
Mathur        
4. Mr. Sandeep Kumar        
Sahoo        
5. Mr. Avinash Shankar        
Mathur        
6. Mr. Santosh Sager        
7. Mr. Asish Sricastava        
8. Ms. Lata Singh        
9. Mr. Vinay Shanker        
Mathur        
86 Reco Plantations Ltd. 1. M/s Reco Plantations Ltd. 1169/03 - 90/05 ACMM Tis Hazari 12/16/2003 10/22/2009 Accused no. 8 Pleaded guilty and convicted and sentenced to fine of Rs 5,000/- Remaining Accused declared as proclaimed offenders and kept in Dormant file. Text of order
2. Mr. Maheshwar Dutt Sharma   Court Delhi /ASJ, Delhi
3. Mr. Ishwar Dutt Sharma 84/2009  
4. Mr. Kamleshwar Dutt Sharma    
5. Ms. Poornima Sharma    
6. Mr. Chander Mohan Arora    
7. Ms. Abha Arora    
8. Mr. Rajender Kumar Jain    
87 Rim Zhim Agro Forests Ltd. 1. M/s Rim jhim Agro Forest Ltd 1319/2002 - 95/2005 ACMM Tis Hazari Court Delhi / ASJ, Delhi 12/21/2002 11/30/2009 Accused mobilized 29 Lakh. Accused no. 2, 3 5 and 6 convicted and sentenced to Rigorous imprisonment for a term of one year and fine of Rs. 1 Lakh each and on default of payment, simple imprisonment for 6 months each. Accused no.4 and 7 declared as Proclaimed offenders. Text of order
2. Mr. P.S.Choudhary  
3. Mr. D.S.Thakur 56/2009
4. Mr. K.C.Kaundal  
5. Mr. S.S.Thakur  
6. Mr. Roop Lal Kaundal  
7. Mr. H.C.Mahajan  
88 Sagaun Plantations Ltd. 1.M/s. Sagaun Plantation 34/04 - 34/05 ACMM Tis Hazari 1/14/2004 3/17/2006 Accused mobilized Rs 3 lakh. All accused convicted and Text of order
Ltd Court Delhi / ASJ, sentenced to fine of Rs. 5000/- each and on default simple
2. Mr. Rakesh Behari Delhi imprisonment of one month.
Srivastava    
3. Ms. Anoo Srivastava    
4. Mr. Anil Kumar    
Srivastava.    
89 Sahayak Forest (India) Ltd. 1.M/s. Sahayak Forest 65/04 - 01/2004 ACMM Tis Hazari 1/14/2004 5/5/2006 Accused mobilized Rs 2.8 lakh. All accused convicted and sentenced to fine of Rs. 3000/- each and on default simple imprisonment for one month. Further, ordered to file WRR within 2 months with SEBI. Text of order
India Ltd. Court Delhi / ASJ,
2. Mr. Raj Kumar Delhi
3. Mr. Gulshan Narang  
4. Mr. Satish Kumar  
90 Sahyog Greenland Plantations Ltd. 1. Mr. Sahyog Greenland 28/04 - 107 / 05 ACMM Tis Hazari Court Delhi / ASJ, Delhi 14-Jan-04 10/7/2005 Accused mobilized Rs 0.7 lakh. All accused convicted and sentenced to fine of Rs. 3000/- each and on default simple imprisonment for one month. Additionally all Accused were also sentenced to simple imprisonment till rising of the court. Text of order
Plantation Ltd.
2. Mr. Mangat Rai Khatri
3. Ms. Indu Khatri
4. Mr. Sham Lal
91 Sai Cultivators (P) Ltd. 1. M/s Sai Cultivators 181/2005 ACMM Tis 14-Jan-04 39927 All accused declared as Text of order
Pvt. Ltd. Hazari Proclaimed Offenders and
2. Mr. A.K. Sharma Court kept in Dormant file.
3. Ms. Uma Sharma Delhi/  
  ASJ,  
  Delhi  
92 Samagra Agro Tech Ltd. 1. M/s. Samagra Agro 75/04 - 3/04 ACMM Tis Hazari 1/14/2004 4/20/2007 Accused mobilized Rs.0.6 lakh. All accused convicted and sentenced to fine of Rs. 5000/- each and on default simple imprisonment for 3 months. Text of order
Tech Ltd. Court Delhi /
2. Mr. Mahendra Kumar ASJ, Delhi
Dewpuriya  
3. Mr. Mohan Tiwari  
4. Mr. Prem Dutt Dixit  
5. Mr. Vishwas Sharma  
6. Mr. Abul Naseer  
Mansoori  
7. Mr. Shiv Raj Singh  
8. Mr. Sanjay Chaturvedi  
93 Sampoorna Plantations India Ltd. 1. Mr.Sampoorna 24/2004 ACMM Tis 14-Jan-04 39499 Accused mobilized Rs 6 Lakh. All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Plantations (I) Ltd. Hazari
2. Mr. Jaswinder Singh Court
Sudan Delhi /
3. Mr.Baljit Singh ASJ, Delhi
Chehal  
4. Mr. Malvinder Singh  
Brar (Died)  
5. Mr.Gurjit Singh  
94 Samridhi Green Forest Ltd. 1.M/s. Samridhi Green 35/04 - 179/05 ACMM Tis Hazari 1/14/2004 5/12/2006 Accused mobilized Rs 0.2 lakh. Two accused (1 and 2) convicted and sentenced to fine Text of order
Forest Ltd. Court Delhi / ASJ, & of Rs. 1500/- each and on default simple imprisonment for 1 month.
2. M/s. P.K. Mishra Delhi 9/8/2006 All other accused declared as
3. Ms. Shakuntla Sethi     proclaimed offenders and kept in dormant file.
4. Major. Raj Kumar      
Sehgal      
5. Ms. Sarita Sharma      
6. Mr. Sardar Pritam      
Singh      
7. Mr. Vinay Sharma      
8. Mr. Ajay Kumar      
95 Sandal Wood India (P) Ltd. 1.Mr. Sandal Wood India 31/04 - 175/05 ACMM Tis Hazari 1/14/2004 5/26/2006 Accused mobilized Rs 0.6 lakh. All accused convicted and Text of order
Pvt. Ltd. Court Delhi / ASJ, sentenced to fine of Rs. 2500/- each and on default simple
2. Mr. Sumanyar Ranjan Delhi imprisonment for 1 month.
3. Mr. Rohit Ranjan Bhat   Further, ordered to file WRR within 2 months with SEBI.
4. Mr. Rakesh Tickoo    
96 Sanklecha Agro Tech (Pvt.) Ltd. 1. M/s. Sanklecha 39/2004 ACMM Tis 14-Jan-04 9/10/2009 All accused declared as Proclaimed Offenders and kept in Dormant file Text of order
Agro Tech (P) Hazari
Ltd. Court
2. Mr. Magraj Jai Delhi/
3. Mr. Jitendra ASJ,
Gugalia Delhi
4. Ms. Shoba Devi  
97 Sayunkta Bharati Gramin Plantations Ltd. 1. M/s Sayunkta Bhararti Gramin Plantation Ltd. 72/04 - 174/05 ACMM Tis Hazari Court Delhi / ASJ, Delhi 1/14/2004 9/29/2009 Accused no. 2,4,6 and 8 pleaded guilty. Accused no. 2,6 and 8 convicted and sentenced till rising of the Court and also sentenced to pay fine of Rs 5000/- each. As regards accused no 4 convicted and sentenced to pay fine of Rs 5000/- Accused nos. 3,5 and 7 were declared as Proclaimed Offender and kept in Dormant File. Text of order
2. Mr. Radhey Shyam Chaudhary
3. Ms. Archna Gangwar
4. Mr. Ashok Kumar Chaudhary
5. Mr. Ram Shanker Maurya
6. Ms Udai Veer Singh
7. Mr. Asha Ram
8. Ms. Shrawni Trivedi
98 Seagate Forests Ltd. 1. M/s Seagate Forest Ltd. 1305/2002 - 82/2005 ACMM Tis Hazari Court Delhi / ASJ, Delhi 12/21/2002 5/7/2010 Accused no. 4 convicted and sentenced to Rigorous Imprisonment for 6 Months. In addition accused no.1 company and accused no. 4 shall pay a fine of Rs 5,00,000/- each and on default of payment of fine, accused 4 shall go simple imprisonment for 6 months each.Accused directed to Text of order
2. Mr. M K Tiwari file WRR with SEBI within 2 months Further, out of the amount of fine realized a sum of Rs 20,000/- be paid to SEBI after expiry of period of revision, appeal, towards the expenses incurred by it. Accused no. 2 &3 declared as Proclaimed Offenders.
3. Mr. K KTatti  
4. Mr. G S Thind  
99 Sequoia Forests Ltd. 1. Sequoia Forest Ltd. 60/2005 ACMM Tis 14-Jan-04 9/3/2007 All accused declared as Proclaimed Offenders except accused no. 5 as he was dead and kept in Dormant file. Text of order
2. Ms. Parveen Vig Hazari
3. Ms. Shashi Parmar Court
4. Mr. Ashok Kumar Delhi /
5. Mr. C.L. Vig (died) ASJ ,
  Delhi
100 Seth Dhanraj Agro India Ltd. 1. M/s. Seth Dhanraj Agro (India) Ltd. 701/2001 ACMM Tis Hazari Court, Delhi 30.11.2001 4/1/2004 Accused mobilized Rs 160.5 lakh. All accused convicted Text of order
2. Mr. Rakesh Sharma and sentenced to fine of Rs. 25,000/- each and on default of
3. Mr. Parveen Honda payment of fine, simple imprisonment for 3 months.
4. Mr. Mintoo Sharma  
5. Mr. Manohar Lal Virmani  
101 Shilpa Plantations Pvt. Ltd. 1. M/s. Shilpa Plantations 142/2006 47th ACMM 17.12.2003 25.01.2008 The offence was compounded Text of order
Private Ltd. Esplanade on payment of Rs 85,000/ by the accused to SEBI.
2.Mr Ambika Prasad Mumbai /  
Tulsian ASJ, Mumbai  
3. Mr. Sunil Kumar Tulsian    
102 Shivram Pur Orchard & Plantation Ltd. 1. M/s. Shivrampur 41/04 - 156/2005 ACMM Tis Hazari 1/14/2004 9/23/2006 Accused mobilized Rs 0.8 lakh. All accused convicted and Text of order
Orchard & Plantation Court Delhi / sentenced to fine of Rs. 10,000/- each and on default simple imprisonment for 3
Ltd. ASJ, months.
2. Mr. Uday Nath Pandey Delhi  
3. Mr. Virendra Pandey    
4. Mr. S.P. Dubey    
103 SJM Agro Ltd. 1. M/s. SJM Agro Ltd 1303/02 - 95/2005 ACMM Tis Hazari 12/21/2002 10/18/2008 Accused no 3 convicted and sentenced to undergo rigorous imprisonment for 6 months and also to pay a fine of Rs 100000/-and on default simple Imprisonment for 3 Months. As regards accused nos. 1 and 4 each shall pay a fine of Rs 100000/- each on default simple Imprisonment for 2 Months. Accused No. 2 declared as Proclaimed Offender Further, ordered the accused no.1 to file WRR with SEBI within 2 months. Text of order
2. Mr. Ajay Singh   Court Delhi / ASJ, Delhi
3. Mr. Rama Kant Singh 91/2005  
4. Ms. Usha Singh    
104 Soham Plantation Ltd. 1. M/s. Soham 16/2004 ACMM Tis Hazari 1/14/2004 4/4/2006 Accused found guilty, let off after due admonition and warning as mistake limited to the extent that the details were Text of order
Plantations Court Delhi / ASJ, not submitted to SEBI in required format.
Ltd. Delhi  
2. Mr. Sunil Agarwal    
3. Ms. Anju Agarwal    
4. Mr. Manoj Agarwal    
105 Southern Horticulture & Rubber Plantation Ltd. 1. M/s Southern 2600/S/2003 ACMM, 2-Nov-01 39226 Case dismissed. Revision petition filed by SEBI is pending Text of order
Horticulture and Rubber Mumbai before Bombay High Court.
Plantation Ltd.,    
2. Mr. Joseph Mathew,    
3. Mr. Uday Shah,    
4. Mr. M. Mathew,    
5. Mr. Ramchandran    
6. Ms. Maria Mathew,    
7. Mr. Shekhar Pachupute    
106 Sparrow Agro Forest Ltd. 1.M/s. Sparrow Agro 13/2004 ACMM Tis Hazari Court Delhi / ASJ, Delhi 1/21/2003 10/31/2007 Accused mobilized Rs.96.5 lakh. All accused convicted and sentenced to fine of Rs 6,000/- each and on default simple Text of order
Forest Ltd.     imprisonment for 15 days. Award of Rs. 2000/- to SEBI and in default 15 days simple imprisonment Further, ordered to file WRR within two months with SEBI.
2. Mr. Daya Nand Saini 31/2003 21.01.2001  
3. Mr. Balbir Singh Saini      
4. Mr. Arvind Kumar      
Bansal      
107 SS Krishi Vikas Ltd. 1. Mr.S.S. Krishi Vikas 44/2004 ACMM Tis 14-Jan-04 39282 All accused declared as Text of order
Ltd. Hazari Proclaimed Offenders and
2. Mr. A.P. Pandey Court kept in Dormant file.
3. Mr. Bechan Prasad Delhi /  
4. Mr. Subrota Pal ASJ,  
  Delhi  
108 Startek Plantations & Resorts Ltd. 1. M/s Startek Plantation and Forest Ltd 36/04 - 40/04 ACMM Tis Hazari 1/14/2004 2/4/2010 Accused no. 2 Convicted and sentenced to Rigorous imprisonment for 1year and also to pay a fine of Rs 5 Lakh and on default of payment of fine Simple Imprisonment for 6 months Each. Against Accused no. 3 abated. Text of order
2. Mr. V K Sharma   Court Delhi / ASJ, Delhi
3. Mr. M K Siddiqui(Dead) 34/2009  
109 Swaran Bharat Forest Ltd. 1. M/s. Swaran Bharat 60/2004 ACMM Tis 14-Jan-04 39654 All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Forest Ltd. Hazari
2. Mr. Virender Kumar Court
Singh Delhi /
3. Ms. Bharti Singh ASJ,
4. Mr. Om Prakash Delhi
Gupta  
5. Mr. Prakash Gupta  
6. Ms. Prem Lata  
Gupta  
7. Mr. Pankaj Gupta  
8. Ms. Urmila Gupta  
9. Mr. Rakesh Gupta  
110 Teem Orchard (I) Ltd. 1. M/s Teem Orchard India Ltd and Others. 30/2004 ACMM Tis Hazari Court Delhi /ASJ, Delhi 1/14/2004 11/27/2009 Accused mobilized Rs 0.4 Lakh. AccusedNo. 1, 2 and 4 pleaded guilty and convicted and sentenced to fine of Rs 5,000/-each and also sentenced till the rising of the court. Accused nos. 3 and 5 were declared as Proclaimed Offender and kept in Dormant File. Text of order
2. Mr. Vinod Kumar Agarwal  
3. Mr. Lal Singh Chouhan 57/2004
4. Mr. Ravi Srivasta  
5. Mr. Ajay Srivastva  
111 Thar India Forests Ltd. 1. M/s. Thar India Forest 53/04 ACMM Tis Hazari 1/14/2004 10/27/2006 Accused mobilized Rs 1.2 lakh. All accused convicted and sentenced to fine of Rs. 8000/- each and on default simple imprisonment for 3 months. Text of order
Ltd. 132/2005 Court Delhi / ASJ,
2. Mr. Lal Chand Gaur   Delhi
3. Mr. Ajit Singh Maharoo    
4. Mr. Om Prakash    
Chauhan    
112 Time Forests India Ltd. 1. M/s. Time Forests 32/04 -40/2005 ACMM Tis Hazari 1/14/2004 3/12/2008 Accused 1, 2, 3, 5,6,7,8 convicted. A fine of Rs. 5000/- was sentenced on accused nos. 1, 2, 5,6,7,8 and on default simple imprisonment for one month and Rs. 2500/- upon accused no. 3 and on default simple imprisonment for 15 days. Accused 4 declared as Proclaimed offender and kept in dormant file. Text of order
India Ltd. Court Delhi / ASJ Delhi
2. Mr. Mohammad  
Sahnaz  
3. Mr. Bhanu Pratap  
Sharma  
4. Mr. Tej Bhan Singh  
5. Mr. Mohammad Akram  
6. Mr. Joginder Singh  
7. Mr. Devinder Singh  
8. Mr. Chhotelal Verma  
113 Times Orchid India Ltd. 1. M/s.Times Orchid 58/2004 ACMM Tis 14-Jan-04 39282 Accused mobilized Rs 22.4 Lakh. All accused are declared as Proclaimed Offenders and kept in Dormant file. Text of order
India Ltd. Hazari
2. Mr. Swinder Singh Court
Dhadwal Delhi /
3.Mr. Harjeet Singh ASJ,
Hundal Delhi
4. Mr. Ravinder Dhanju  
114 TRI Golden Plantations & Resorts Ltd. 1. M/s.Tri Golden 55/2004 ACMM Tis 14-Jan-04 38974 Accused mobilized Rs 0.7 Lakh. All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Plantations Resorts Hazari
(I) Ltd. Court
2. Mr. G.P. Tripathi Delhi /
3. Mr.S.R. Tripathi ASJ,
4. Mr.Prashant Jain Delhi
115 Trimurti Forestry Ltd. 1. M/s. Trimurti Forestry 32/2004 ACMM Tis Hazari 1/14/2004 10/27/2006 Accused 1 to 5 & 7 to 9 convicted and sentenced to fine of Rs 10,000/- each and on default simple imprisonment for 3 months. Accused no.6 is acquitted. Text of order
Ltd 54/2004 Court Delhi / ASJ,
2. Mr. Kunj Bihari Lal   Delhi
Saxena    
3. Mr. Radhey Govind    
Saxena    
4. Ms. Uma Saxena    
5. Mr. Ravindra Nath    
Saxena    
6. Mr. Madhu Saxena    
7. Mr. Sallaudhin    
8. Mr. Parul Saxena    
9. Mr. Sumit Gupta    
116 Varindhaban Forests Ltd. 1. M/s. Varindhaban 64/2004 ACMM Tis 14-Jan-04 10/8/2006 All Accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Forests Ltd. Hazari
2. M/s. Rakesh Kuamr Court
3. M/s. Ashok Kumar Delhi /
4. Ms. Devinder Kour ASJ,
5. Ms. Manjit Kour Delhi
117 Vatika Agro Industries (India) Ltd. 1. M/s. Vatika Agro 48/04 - 31/2005 ACMM Tis Hazari 1/14/2004 11/30/2007 Accused mobilized Rs.3.2 lakh. All accused convicted and sentenced to fine of Rs. 8000/- each and on default simple imprisonment for 1 month. Award of Rs. 1000/- from each convict was awarded to SEBI and on default 15 days simple imprisonment (SI). Further odered to file WRR within two months with SEBI. Text of order
Industries (I) Ltd. Court Delhi / ASJ, Delhi
2. Mr. Rishi Kumar  
Pandey  
3. Mr. Amar Nath Shukla  
4. Ms. Sheela Pandey  
118 Vasudhaiv Plantations & Lifestocks Ltd. 1. M/s. Vasudhaiv 1206/2003 - 21/2005 ACMM Tis Hazari 12/16/2003 10/28/2006 Accused mobilized Rs 9.7 lakh. All accused convicted and sentenced to fine of Rs.30,000/- each and on default simple imprisonment for 6 Text of order
Plantations & Livestock Ltd.   Court Delhi / months.
2. Mr. Manoj Kumar Gupta 88/2005 ACMM, Delhi  
3. Mr. Vijay Kumar Gupta      
4. Mr Alok Sinha      
5. Mr. P.K. Samant      
119 Vats Integrated Plantations Co. Ltd. 1. M/s. Vats Integrated 46/04 - 27/2004 ACMM Tis Hazari 1/14/2004 12/22/2007 Accused mobilized Rs.0.7 lakh. Accused pleaded guilty. All accused convicted and sentenced to fine of Rs. 5000/- each and on default simple imprisonment for 15 days. Further, ordered to file WRR within two months with SEBI. Text of order
Plantations Co. Ltd. Court Delhi / ASJ, Delhi
2. Mr. Narendra Kumar  
Sharma  
3. Mr. Kamlesh Sharma  
4. Mr. Naresh Kumar  
Yadav  
120 Wheels Plantations Ltd. 1. M/s. Wheels 1208/2003 ACMM Tis 16-Dec-03 39003 All accused declared as Proclaimed Offenders and kept in Dormant file. Text of order
Plantations Ltd. Hazari
2. Mr. Surjeet Court
Dandora Delhi /
3. Mr. Sukh Darsman ASJ,
4. Ms.Seema Narang. Delhi
121 Yaara Plantations Ltd. 1. M/s.Yaara Plantations 1209/2003 - 108/2005 ACMM Tis Hazari 12/16/2003 10/27/2006 Accused mobilized Rs 2.5 lakh. Accused no. 1 to 4 convicted and sentenced to fine of Text of order
Ltd. Court Delhi / ASJ, Rs. 10,000/- each and on default simple imprisonment for 3 months. Accused no.5 (Dhananjay Tripathi) is acquitted.
2. Mr. Ashutosh Dwivedi Delhi  
3. Mr. Rakesh Dhar    
Mishra    
4. Ms. Veena Dwivedi    
5. Mr. Dhananjay    
Tripathi    
122 Yaman Farms & Forestry Ltd. 1. M/s Yaman Farms 196/2006 47th ACMM 22.12.2003 06.08.2007 The offence was compounded on payment of Rs 1,00,000/ by the accused to SEBI. Text of order
and Forests Ltd. Esplanade
2. Mr. Manoj Tiwari Mumbai/
3. Mr. Devendra Dubey ASJ, Mumbai
4. Mr. Bhaskar Gorey  
123 Zaffron Forests India Ltd. 1. M/s. Zaffron Forests (I) Ltd. 1201/2003 - 102/2005 ACMM Tis Hazari 12/16/2003 1/10/2008 Accused mobilized Rs.34 lakh. Fine of Rs. 6,000/- imposed on each of accused person with direction to file the winding up report within a period of two months. Further award of Rs. 20,000/- to SEBI as expenses. Text of order
2. Mr. Hassan Rather Court Delhi / ASJ Delhi
3. Mr. Ilyas Ahmad Mir  
4. Mr. Mohd. Uousf  
Rather  
5. Mr. Fazaz Ahmad Mir  
6. Mr. Fazaz Ahmad Dar  
7. Mr. Ab Majeed Bhat  
124 Pallavi Forestry Ltd. 1. Pallavi Forestry Ltd. 43/2000 ASJ Delhi 12/15/2003   A1,A2,A3&A4convicted and sentenced a fine of Rs50,000 each and on default imprisonment of 3months.A5 -A8 acquitted as the court observed them to being only promotor/share holders. Text of order
2. Ashok Kumar Singh
3. Shri Dinesh Pratap Singh
4.Shri Indramani
5. Smt. Sanju Singh
6. Shri Parakram Singh
7. Shri Shailesh Pratap Singh
8. Smt. Mala Singh
 
 
125 Kudrat Agro Tech Ltd 1. Kudrat Agro Tech Ltd 25/2012 ACMM, Tis Hazari Court, Delhi 1/14/2004   A1,A3 & A4 convicted and sentenced a fine of Rs 30,000 each and on default imprisonment of 3 months. A2 & A5 were declared Proclaimed Offenders vide order dated 1/5/2009   Text of order
2. Shri.Shyam Mohan Pandey
3. Shri. Manoj Saxena
4. Shri. R.S.Dixit
5. Shri. Pawan Kumar
126 Gujarat Forestry Ltd 1. Gujarat Forestry Ltd 45/2012 ASJ Delhi 12/15/2003   A1,A2&A3 onvicted and sentenced a fine of Rs 45,000 each and on default imprisonment of 3 months. A6,A7 &A8 were acquitted as the court observed them to being only promotor/share holders. A4 & A8 were already declared Proclaimed Offenders vide order dated 25/7/2008 & 28/5/2009 Text of order
2. Shri.Arun Kumar Srivastav
3. Shri Rajkaran Batham
4. Shri. Umesh Chander Srivastav
5. Shri. Vinay Kumar Jha
6. Shri. Rakesh Kumar Singh
7. Shri.Amarjit Kumar Sharma
8. Smt. Amina Khatun
127 Wullar Agro Plantations Ltd. 1. Wullar Agro Plantations Ltd.  49/2004 Addl. Session Judge, Tis Hazari Court, Delhi 1/14/2004 5/2/2011 All accused (Acc#1,2,4,5&6) convicted and sentenced a fine of Rs.25,000/- each and on Text of order
2. Mohd. Maqbool Mir  default simple Imprisonment
3. Zahoor Ahmed Mir  for two months. Accused no. 3 declared as proclaimed
4. Farooq Ahmed Salroo   
5. Mushtaq Ahmed Malik  Offenders. File consigned to Record Room.
6. Tariq Marghoob  
128 M/s Gangotri Green Valley Ltd 1. M/s Gangotri Green Valley Ltd   ACMM,Tis Hazari Court, Delhi 12/15/2003   A1,A2 & A4 convicted and sentenced to a fine of Rs.40000 each.Proceedings against A5-A8 were compounded vide orders dated 15/7/2009 & 1/4/2010 respectively.A3 is declared PO vide order dated 24/1/2008 Text of order
2. Sh.Sita Ram
3. Ms. Vinod Kumari
4. Mr. Jitender  
5. Sh.Ram Pratap Singh
6. Ms. Kamla Devi
7. Sh. Suresh Kumar 
8. Sh.Vivek Kumar 
 
129 M/s Mansarovar Plantations ( India ) Ltd 1. M/s Mansarovar Plantations ( India) Ltd 32/2010 ACMM,Tis Hazari Court, Delhi 12/15/2003   A1,A2,A3 &A5 convicted and sentenced to a fine of Rs.160000 each. Acquitted A4,A6- A10 as court observed them as being only promoters and cannot be held in charge and responsible for accused company. Text of order
2. Shri. Bal Mukund Singh
3. Mrs. Shashikala
4. Ms.Basanti Rawat
5. Sh.Dharam Sachan
6. Mrs. Rekha Mishra
7. Ms. Basanti Lala Rout
8. Sh. Suresh Chandra 
9. Sh. Layak Ram Goswami 
10. Sh. Mahendra Singh
130 M/s Jai Mata Di Agro Plantation Ltd 1. M/s Jai Mata Di Agro Plantations Ltd 24/2010 ACMM,Tis Hazari Court, Delhi 12/21/2004   A1,A3 convicted and sentenced to a fine of Rs.600000 each.A2 & A4 were declared PO during the trial. Court further directed SEBI to issue public notices and other modes to find out the investors of the schemes of the accused company and after verification of documents of investors, SEBI shall submit a report to court for realisation of amount to the investors which shall be paid from the fine amount. Text of order
2. Shri. Deependranath
3. Smt. Sangeeta 
4. Dr. Nirbhay Kumar
131 M/s Paragmount Forests ( I) Ltd 1. M/s Paragmount Forests ( I) Ltd 13/7/02-21/12/02 ACMM,Tis Hazari Court, Delhi 2005   All accused declared PO. Case file consigned to record room to be revived upon apprehension of any of the accused. Text of order
2. Sh.Jawahar Singh
3. Sh. Trilochan Singh Chandhok
4. Sh.Balbir Arora
132 M/s KDK Agro Pvt Ltd 1. M/s KDK Agro Pvt Ltd 40/2004 ACMM,Tis Hazari Court, Delhi     All accused declared PO. Case file consigned to record room to be revived upon apprehension of any of the accused. Text of order
2. Shri. Kiran Chand Goyal
3. Ms.Dimple Goyal 
4. Shri. Mukesh Goyal 
5. Chand Goyal
133 M/s Pepkar Forests India Ltd 1. M/s Pepkar Forests India Ltd 66/2010 ACMM, Tis Hazari Court, Delhi 12/16/2003 7/22/2011 Convicted A1&A3 and sentenced to a fine of Rs.2 Lacs on A1 and Rs.50000 on A3. A2,A4 & A5 are declared PO during the trial. Text of order
2. Shri.Pritam Singh
3. Shri.Mudrika Singh Yadav
4. Smt.Shyam Lata 
5.  Shri. Kiran Warnawal
134 Teak Land Forest India Ltd. 1. Teak Land Forest India Ltd.  56/2004 ACMM Tis Hazari Court, Delhi 1/14/2004 5/4/2007 Acc#2,3&6 convicted and sentenced a fine of Rs.5,000/- each and on default simple Imprisonment for two months. Additionally the accused were directed to file the WRR within 2 months from the date of the order. Text of order
2. Kripa Shankar 3. Onkar Prasad 
4. Ramanand 
5. Rajesh Kumar  6. Bindu Devi 
7. Savitri Devi 
8. Neelum Devi
135 M/s Aglow Farming Projects Ltd. 1. AGLOW FARMING PROJECTS LTD. 1217/02 ASJ Delhi 12/15/2003 10/1/2011 Complaint dismissed qua A5 to A7. Acccused No. 8 declared Proclaimed Offender. Accused No. 1,2,3, and 4 held guilty and convicted with fine of 40,000/- on all the convicts and in default accused no. 2,3,4 shall undergo 3 months S.I. Text of order
2. Avtar Singh Dulowal
3. Smt. Kulwant Kaur
4. Gurcharan Singh
136 Aglow Greenlands Ltd. and Ors. 1. Aglow Greenlands and Ors 157/04 N CC 85/05 ASJ Delhi 3/4/2004 10/1/2011 Accused no. 1,2,3 held guilty. Accused no. 4 decalred P.O.Each convict fined Rs. 70,000/- in default the accused no. 2 and 3 shall undergo 3 months S.I. Text of order
2. Avtar Singh Dulawal
3. Hira Singh Momi
4. Smt. Shashi Kanta
137 Akash Jyoti Forests (I) Ltd. 1. Akash Jyoti Forests (I) Ltd. 81/04 N CC 170/05 ACMM Tis Hazari Court Delhi 1/14/2004 7/26/2011 Accused no. ,1,7,8,9,10 and 11 held guilty.Accused no. 2,3,4 acquitted. Accused no. 5 was deleted from array of accused as being duplication in name(She is A3). Accused no. 6 declared P.O. Fine of Rs. 5000/- imposed upon each of the convict in default the convict will undergo 1 month S.I. Text of order
2. Chotu Ram Rohilla
3. Jyoti Rohilla
4. Krishan Gopal Rohilla
5. Jyoti Bhalla
6. Satish Rana
7. Ashok Kumar
8. Ram Raj
9. Mahesh Kaushik
10. Ramesh Kr. Saini
11. Rajbir Singh
138 Anjali Orchard India Ltd. 1. Anjali Orchard India Ltd. 49/2010 ACMM Tis Hazari Court Delhi 1/14/2004 2/9/2011 Accused pleaded guilty and the court accordingly convicted Accused no. 1,2 and 3  sentenced  a fine  of  Rs 1,00,000/- only each on all convicted persons and in default accused no. 2,3 shall undergo a S.I of six months . Accused no. 4 died and thus proceedings against him have abated. Text of order
2. Mr. Ram Sinah Chauhan
3. Mr. Bhagwati Singh 
4. Mr. H N Singh
139 ABC Plantation Ltd. 1. ABC Plantation Ltd. 37/2010 ACMM Tis Hazari Court Delhi 12/15/2003 7/18/2011 Accused no. 2,5,8 and 9 declared P.O. Accused no.1, 3,4, and 6 held guilty and convicted. Fine of 20,000/- imposed on all the convicted persons. Accused no. 7 acquitted. Text of order
 2. Tara Dutt Fulara
3. Bhagwati Prasad Singh
4. Ravi
5. Satya Prakash Gupta
6. Umakant Sharma
7. Kamal Kishore Raju
8. Mohan Chnder Fulara
9. Haridaya Kumar Mahakul
140 Fairdeal Thrust Eco Ltd. 1. Fairdeal Thrust Eco Ltd. 71/2010 ACMM Tis Hazari Court Delhi 12/15/2003 5/20/2011 Accused no. 11 decalred as Proclaimed offender.The accused persons pleaded guilty. Accused no. 1 to 10 held guilty of the violations and convicted and imposed a fine of Rs. 20,000/- each on all convected persons. Text of order
2. Binod Kumar
3. Manoj Kumar Jha
4. Buchhi Khan
5. Surendra Pd. Srivastava
6. Sajan Kumar Agarwal
7. Sobha Kant
8. Anita Mishra 
9. Minu Jha 
10. Roopam Shrivastava
11. Binod Kumar Srivastava
141 DNS Agrotech Ltd. 1. DNS AGROTECH LTD. 85/2010 ACMM Tis Hazari Court Delhi 12/15/2003 11/29/2011 Proceedings qua A6  abated on account of her death vide order dated 15-11-2007 . Accused no.1, 2 3,4,5 held guilty and sentenced to a fine of Rs. 15,000/- each. Accused no. 6 to 8 acquitted. Text of order
2.  Sanjeev Kumar
3. Dharmendra Malik
4.  Sanjeev Kumar
5. Upendra
6.  Shyam Singh Rana
142 Brrsha Plantation Ltd. 1. Brrsha Plantation 72/2010 ASJ , Tis Hazari Court , Delhi 3/4/2004 2/9/2012 Matter Compounded against Accused no. 2,3,4,7 and 10 vide order dated 20-11-2009. Matter Compounded against Accused no. 5,9 and 11 vide order dated 20-08-2010. Acccused No. 6 and 8 declared Proclaimed Offender. Accused No. 1  held guilty and convicted with fine of 5,000/-. Text of order
2. Suman Kumar Singh
3. Bipin Kumar Singh 
4. Deo Nath Singh 
5.  Mrs. Anita Devi 
6.   Manoj Kumar Jha
7.   Manoj Kumar
8. Sandeep Parashar
9. Mrs. Archana Raman    
10. Shailender Kumar Singh
11. Shri Sanjay Kumar
143 SEPL Motels & Resorts Ltd. 1. SEPL Motel & Resorts Ltd.          2. Ramashar Sharma                            3. Rajiv Dutta                                                4. Ratneshwar Prasad                                                                         5.  Akhileshwar Kr. Sinha                                             6.   Sanjay Kr. Mishra                29/2010 ASJ , Tis Hazari Court , Delhi 1/14/2004 2/8/2012 Accused no. 1,2,3,4 held guilty. Accused no. 5 decalred P.O.Proceedings against Accused No. 6 abated vide order dated 11-07-2011. Each convict fined Rs. 20,000/- in default the accused no. 2 ,3 and 4 shall undergo 3 months S.I. Text of order
144 M/s Greenways Projects  Ltd & Ors 1. M/s Greenways Projects   Ltd 11 of 2002 ACMM, Tis Hazari Court, Delhi 2.1.2002 12.4.2012 The Court declared all accused as Proclaimed Offender. The matter was adjourned to sine die with liberty to be revived as and when accused persons are apprehended or their whereabouts are trace out by the complainant Text of order
2. Shri. A.K.Chadha
3. Shri.S.K.Khosla
4. Smt.Shyam Lata 
5. Shri. Harjeet Kaur
145 M/s. Naturoworth & Medico Plants Ltd & ors 1. M/s. Naturoworth & Medico Plants Ltd  750 of 2001 ACMM, Tis Hazari Court, Delhi 2001 17.4.2012 The Court declared all accused as Proclaimed Offender. The matter was adjourned to sine die with liberty to be revived as and when accused persons are apprehended or their whereabouts are trace out by the complainant Text of order
2. Shri.R.S.Chauhan
3. Dr.R.Harsha
4. Shri. Sanjay Singh
5. Shri.Mahesh Chauhan
146 M/s Rosal Forest India Ltd & Ors 1. M/s Rosal Forest India Ltd 707/2001 ACMM, Tis Hazari Court, Delhi 30.11.2001 9.4.2012 The Court declared all accused as Proclaimed Offender. The matter was adjourned to sine die with liberty to be revived as and when accused persons are apprehended or their whereabouts are trace out by the complainant Text of order
2. Shri.D.S.Dhillon
3. Smt. Paramjeet Kaur 
4. Shri. Sunil Jain
147 M/s Parakeet Green Forest Ltd & Ors 1. M/s Parakeet Green Forest Ltd 1299/2002 - 03/2005 ASJ, Delhi 21.12.2002 14.2.2012 Convicted Accused No.1, 4,8 & 9  awarded a  sentence of six months of rigorous imprisonment each to Acc No.4, 8 & 9 in addition a fine of Rs. 3 Lacs on each of them. Accused No.1 company has been burdened with Rs. 5 Lacs fine Text of order
2. Shri.Ranjit Singh
3.  Shri. N.N.Sharma 
4. Shri.Kulwant Singh
5. Shri.Bhagwan Singh Cheema 
6. Shri.Balwar Kumar Sood
7. Smt.Yashoda Devi 
8. Shri. Pushap Raj Sharma 
9. Shri. Bhupinder Kumar
148 Bright Forest Ltd. 1) BRIGHT FOREST LTD.                     2) Jaswant Atul  26/2010 ASJ , Tis Hazari Court , Delhi 12/15/2003 3/3/2012 Accused 1,3,5 to 11 held guilty.Accused 2 and 4 declared P.O. Each convict fined Rs. 8,000/- and in default accused no. 2  to 9 undergo 1 months S.I. Text of Order
3) Chandra Bhan Goyal
4) Smt. Sunita Atul 
5) Sh Pawal Kumar Goyal 
6) Sh Dharam Pal Atul 
7) Sh Pawal Jindal 
8) Sh Kanhiya Lal Gupta 
9) Sunita Devi 
10) Sh Krishna Chand Atul 
11) Sulochna Devi Goyal
149 Alpine Agro Plantations Ltd 1) Alpine Agro Industries Ld.                 2) Kailash Chandra Durgapal Sep/13 ASJ , Tis Hazari Court , Delhi 12/15/2003 2/13/2012 Accused 1,2 and 4 held guilty.Accused 10 acquitted. Accused No. 3,5,6,7,9, 11 and 12 declared P.O. vide order dated 03-10-2008 Proceedings compounded against accused no. 8 vide order dated 10-07-2008. The court awared a sentence of 6 months R.I. to convict no. 2 and 3 (accused no. 2 and 4) and also imposed a fine of Rs. 5 lacs each and in default accused no. 2 and 3 to undergo 3 months S.I.  The fine amount, if realised shall be utilised to compensate the investors proportionately u/s 357 of the Code of Criminal Procedure. After realisation of the fine amount, SEBI shall issue public notices through print media and other modes to find out the investors. After verification of documents of  investors , SEBI shall submit a report in the court for realisation of the amount to the investors.The amount of compensation shall be released to the investors only after expiry of period of appeal or revision, or if any appeal or revision is filed, then after the decision of such appeal or revision. Text of Order
3) AK Sethi
4) JC Tiwari
5) Prashant Chandola
6. Priynka Pathak
7. Dr. Narendra Bhadur Singh
8. Dr. Devi Datt Tewari
9. Vivekanand Sharma
10.  Ishwar Dutt Dumka
11. Basant Ballabh Joshi
12. Girish Chandra Jos
  Vasundhara Forest Ltd. 1.Vasundhara Forest Ltd. Nov/13 ASJ , Tis Hazari Court , Delhi 12/21/2002 2/15/2012 Accused 1,2,3,6 held guilty. Accused 4,5,7,8  acquitted. The court  awarded a sentence of 6 months R.I. to convict no. 2 and 3 and also imposed a fine of Rs. 4 lacs each and in default accused no. 2 and 3 to undergo 3 months S.I. Convict no. 1 (Nidhi Chopra) is burdened with fine of Rs. 4.5 lacs. The fine amount, if  realised shall be  utilised to compensate the investors proportionately u/s 357 of the Code of Criminal Procedure. After realisation of the fine amount, SEBI shall issue public notices through print media and other modes to find out the investors. After verification of documents of  investors , SEBI shall submit a report in the court for realisation  of the amount to the investors. The amount of compensation shall be released to the investors only after expiry of period of appeal or revision, or if any appeal or revision is filed, then after the decision of such appeal or revision. Text of Order
  2. Nidhi Chopra                                  3. Sh. Umesh Chopra
150 4. Smt. Sudesh Chopra
  5.Kr. Poonam Chopra
  6. Sh. Sanjay Kapoor
  7. Sh. S. P. Kapoor
  8. Smt. Swarn Kapoor
151 Dwaper Agrotech Ltd. 1) DWAPER AGROTECH LTD.          2)  Ram Babu Gautam Feb/13 ASJ , Tis Hazari Court , Delhi 12/15/2003 1/21/2012 All Accused held guilty and a fine of Rs. 10,000/- imposed on each convict  and in default 2 months S.I. Text of Order
3) Ajay Kumar Sharma
4) Kamlesh Kumar Khandelwal                      
5) Kavita Gautam
6) Rama Bharadwaj
7) Kiran Devi
8) Jay Dev Gautam
9) Bhupendra Kumar
10) Govind Das
11) Tara Chand Sharma
12) Madhuban Dutt Chaturvedi
152 AVI Plantation & Floriculture Ltd.  1. AVI Plantation & Floriculture Ltd.                                                        2. Suresh Dutt Sharma                               3. Arun Tiwari                                         4. Sanjay Tiwari                                         5. Neeta Sharma                                   6. Karuna Tiwari                                  7.   Madhavi   Tiwari                                   8. Sadhan Shukla  60/2010 ASJ , Tis Hazari Court , Delhi 1/14/2004 11/16/2011 Accused 1,2,3,4 held guilty. Accused 5,7,8 acquitted. Proceedings qua accused no. 6 was abated on account of her death. Each convict fined Rs. 25,000/- and in default accused no. 2 and 4 to undergo 3 months S.I. Text of Order
153 Bacon Green Hindustan Agro Ltd. 1. Baon Green Hindustan Agro Ltd. 342/2002 ACMM Delhi 37369 41016 Acccused No. 2 to  6 declared Proclaimed Offender. The court adjourned the matter to sine - dine with liberty to be revived as and when need arises. Text of Order
2. Satyendraq Singh Yadav
3. Brij Raj singh
4. Mahendra chowdhary
5.  Om Prakash Chowdhary
6.   Rajendra Singh Yadav
 
 
    
 
 
154 Surbhi Agrotech Ltd. 1.Surbhi Agrotech Ltd. 2. Nahar singh                                3. Amalendu Bhowmik                     4. Alpons Raja Reddy               5. M. Mallaraje            6.   Sanat Kumar Panja                           7.  Rajendra Kumar Singh                                             8.  Maghar Singh                                                9. MSS Pillat                 10. H.P. Bhardwaj 1244/2002 ACMM Delhi 9/19/2002 41018 Accused  No. 2 to 10 declared Proclaimed Offender. The court adjourned the matter to sine - dine with liberty to the  complainant to revive the case as and when accused persons are arrested or fresh address of accused are traced. Text of Order
155 Akansha Agrotech Ltd.  1.Akansha Agrotech Ltd Nagesh Kumar Singhh                                Om Prakash Singh                     Nirupama Singh               Mod. Salim               Rakesh Kumar Singh                           Rajendra Kumar Singh                             Mahendra Bahadur Singh                                                Sabhajeet Singh                   1219/03 ASJ Delhi  15.12.2003 4/7/2011 Accused no. 1,2,3,4 held guilty.Accused no. 5,6,7 and 8 acquitted. Fine of 1.50 lac imposed on each of convictes 1 to 4 and in default 3 months S.I. Text of Order
156 Yashu Forests (India) Ltd.  1. Yashu Forests (India) Ltd. Hari Prakash Sharma       Jai Lal Sood                     Sonia Kumar               Yog Raj                                                                                                                                         44/5 ACMM Delhi  37398 41058 Acccused No. 2 to 5 declared Proclaimed Offender. The file consigned to records room with liberty to revived as and when accused persons are apprehended or their whereabouts are traced/arrested.  Text of Order
157 Vasundhara Marin Products Ltd.  1.Vasundhara Marin Products Ltd. Satya Prakash                                Vidyut Kumar                     Krishna Kumar Singh               Raghav Sharan Mishra               Satish Kumar Chokhani                           Anil Malik                                                                                               21/May ACMM Delhi  15.10.2001 41055 Acccused No. 2 to 7 declared Proclaimed Offender. The court adjourned the matter sine - dine with liberty to to revive as and when need arises . Text of Order
158 Starplus Forest Development Ltd.  1. Starplus Forest Development Ltd. Pratap Singh Verma                                 Dharmendra Singh                     Krishna Kumar Singh               Sardar Singh               Shailendra Kumar                                                                                                                          78/210 ASJ Tis Hazari Court, Delhi  14.01.2004 10.07.2012 All Accused held guilty. Fine of Rs. 8000/- imposed upon each convict in degault convict no. 2 to 5 shall undergo S.I. for a perid of three months. Text of Order
159 Swarnbhumi Forest (I) Ltd. 1. 1. Swarnbhumi Forest (I) Ltd. 2. Dr. Kuldeep Kumar 3. Praveen Kumar Sharma 4. Sudhir Singh 5. P.K. Bhadauria 6. Tejvir Singh 7. Dr. A.B. pandey 8. Prashant Upadhyay  646/2001 ASJ Tis Hazari Court, Delhi  15.10.2001 26.06.2012 The court declared the accused as proclaimed offenders and adjourned the matter to Sine - Dine with liberty to be revived as and when accused person are apprehended or their whereabouts are traced . Text of Order
160 AIM Plantation (I) Ltd.. 1. AIM Plantation (I) Ltd. 2. Bhupinder Singh Aujla 3. Mohd. Iqbal Chana 4. Abdul Guffar 5. Amrik Singh 6. Kuljeet Singh Dhilion 7. Rikhi Singh 8. Mohinder Pal Singh Grewal  343/2002 ASJ Tis Hazari Court, Delhi  23.4.2002 02.07.2012 The court declared the accused as proclaimed offenders and adjourned the matter to Sine - Dine with liberty to be revived as and when accused person are apprehended or their whereabouts are traced . Text of Order
161 Samarpan Agro Plantation Ltd. 1.Samarpan Agro Plantation Ltd. 2. Lal Ji Singh 3. J.P. singh 4. Anil Mishra 4. Abdul Guffar 5. Abdus Salam 6. P K Pandey 7. Mayank Tripathi  30/2010 ASJ Tis Hazari Court, Delhi  14.01.2004 05.02.2012 Accused A1, A6, A7 held guilty. Accused A4 and A5 acquitted. Accused A2 and A3 declared Proclaimed Offenders. Fine of Rs. 25,000/- imposed upon convicts and in default convict no. 2 and 3 shall further under go S.I. for a period of 15 days.  Text of Order
162 Shailson Plantation Ltd. 1. Shailson Plantation Ltd.                                                 2 .  Shailesh Kumar Singh                                                    3. Dharmendra Kumar Singh                                                           4.  Om dutt Sharma                                                67/2004 ASJ Tis Hazari Court, Delhi 38001 1/6/2012 Accused No. A 3 declared Proclaimed Offender. Accused No. A4 was acquitted . Accused No. A1 and A2  held guilty. Fine of Rs. 2 lacs  was imposed upon Convict No. 2 and in case of default convict no. 1 shall undergo S.I. for 6 months and convict no. 1 was burdened with a fine of Rs. 2 lacs. Text of Order
163 Sunbeam Forest India Ltd. 1. Sunbeam Forest India Ltd. 2 . Rakesh Kumar Sharma 3. Manu Datt Sharma 4. Meenakshi Sharma                                                                                                                                                                                                                    706 of 2001 ACMM Delhi , Tish Hazari Court Delhi  30.11.2001 7/7/2012 Accused no. 2,3,4 decalred P.O. File be consigned to record room . File be summoned again as and when accused are arrested. .     Text of Order
164 M/s Pioneer Forests India Ltd 1) M/s Pioneer Forests India Ltd 1200/2003-135/05   ACMM,Tis Hazari Court, Delhi   16.12.2003 16.7.2012 Accused No.5,6,& 9 are PO. Accused company was already deleted from proceedings vide order dated 13.9.2007.Sh.Balwinder Singh and Sh.Kulwinder Singh sentenced to a fine of Rs.5 lac each and 1 yr rigorous imprisonment. Sh. Gurudev Singh, Sh.  Sh.Hardyal Singh and Sh.Ajay Kumar Sharma sentenced to a fine of Rs.2 lac each. Text of the order
2)Sh.Balwinder Singh    
3) Sh.Kulwinder Singh    
4) Sh. Gurudev Singh    
5) Sh. Surinder Singh    
6) Sh. Manjit Singh    
7) Sh.Hardyal Singh    
8) Sh.Ajay Kumar Sharma    
9) Sh.Jatinder Singh    
     
     
165 M/s Ganga Cavery Agro Forestry Ltd 1. M/s Ganga Cavery Agro Forestry Ltd Aug/13 ACMM,Tis Hazari Court, Delhi 37915 27.6.2012 All accused declared PO. Case file consigned to record room to be revived upon apprehension of any of the accused. Text of the Order
2) Shri. Nardev Bansal
 
166 M/s Oriental Housing Finance Corporation Ltd 1)M/s Oriental Housing Finance Corporation Ltd  32/2003 - 75/2005   ASJ, Tis Hazari Courts, Delhi   21.01.2003   17.10.2012   Accused No.2,3& 4 are PO. Proceedings against Ac.No.5 are abated due to non-appearance. Accused company and Accused No.6 - Shri. H.S.Hanspal burdened with fine of Rs.5 lacs each.   Text of the Order
2) Shri. Sarjeet Singh          
3) Shri.N.S.Saini          
4) Sh. Nanak Singh          
5) Shri.Sukhcharan Singh          
           
           
167 M/s H. V. Forest ( India) Ltd  1)M/s H. V. Forest ( India) Ltd  47/04   ACMM,Tis Hazari Court, Delhi    14.1.2004   07.12.2012   Accused No.2 & 4 are PO. Accused company and Accused No.3 Shri. Harinder Singh Saini convicted and burdened with fine of Rs. 5 lacs and Rs.3.5 lacs respectively..   Text of the Order
2)Sh. Harish Sharma          
3)Sh. Harinder Singh Saini           
4)Sh. Karam Chand Hussaini          
           
           
           
168 M/s Grow Green Forest ( India) Ltd  1)M/s Grow Green Forest ( India) Ltd  656/2001   ACMM,Tis Hazari Court, Delhi    12.10.2001   07.12.2012   All accused declared PO. Case file consigned to record room to be revived upon apprehension of any of the accused.   Text of the Order
2)Shri. Rajneet Verma           
3)Shri.Baldev Kumar           
4)Smt.Kamla Rani           
           
           
           
169 M/s Rapti Agro Industries Ltd 1) M/s Rapti Agro Industries Ltd 699/2001 ACMM,Tis Hazari Court, Delhi 30.11.2001 20.12.2012 All accused  except Accused No.8 declared PO. Accused No.8 was abaded. Case file consigned to record room to be revived upon apprehension of any of the accused.  
2)Sh.Subodh Kumar Nath Text of the Order
3) Sh.Vidaya Dhar Mishra  
4) Smt.Maya Nath  
5) Sh. Prem Garg  
6) Sh. Rajendra Prasad Mishra  
7) Sh.Ram Daras Tripathi  
8) Sh. Sukh Dayal Khurana  
170 M/s Green Virdraban Farms Ltd 1) M/s  Green Virdraban Farms Ltd 17/2010 Additional Sessions Judge-01,Tis Hazari Court, Delhi 21.12.2002 22.12.2012 Accused no.1 under liquidation. Accused no. 2 declared Proclaimed Offfender. Accused no. 3, 4,6 and 7 convicted and imposed a fine of Rs. 50,000/- each in default, they will have to undergo three months Simple Imprisonment. Proceedings against accused No.5 abated on account of his death. Case file consigned to record room to be revived upon apprehension of accused no. 2. Text of the Order
2) Sh.Harbans Lal
3) Sh. Jagir Ram
4) Sh.Baldev Singh
5) Sh.Nirmaljit Singh
6) Sh. Sheetal Singh
7)  Sh.Charan Dass
171 M/s Prestige Forest (India) Ltd 1) M/s Prestige Forest (India) Ltd 68/2010 Additional Sessions Judge ,Tis Hazari Court, Delhi 16.12.2003 01.03.2012 Accused no.1 held guilty and imposed fine of Rs. 2 lac. Accused no. 2,3,4,5,6 and 7 declared Proclaimed Offfender.    Accused no. 8 acquitted.         SEBI shall take appropriate steps as and when the SEBI comes to know about the property of the company accused. Case file consigned to record room. Text of the Order
2)Sh.Rajiv Chandra Gupta
3) Sh. Shafiqu Ahmed
4) Smt. Farha Ahmed
5) Smt. Nisha Gupta
 
7) Smt. Kirti Thakwani
8) Shri Kamal Laheja
 
172 Goldenland Plantations Limited 1) M/s Goldenland Plantations Ltd  73/5 CMM,Tis Hazari Court, Delhi 27.11.2009 7/18/2012 Accused No.1 is proceeded u/s 305 Cr.P.C.  Accused  No.2, 3 and 4 are declared proclaimed offenders. The case is adjourned sine-die. File consigned to the Record Room. Text of the Order
2)Sh. Harbhajan Singh Padda 
3) Lt. Col. S.K. Suri  
4) Sh. J.G. Verma
5) Sh. R.K. Bhatara
 
6) Sh. N.K. Kaushal
 
 
 
173 M/s Golden Green Forests Investments India Ltd  1) M/s Golden Green Forests Investments India Ltd  45/5 CMM, Tis Hazari Court, Delhi 09.01.2009 04.06.2012 Accused No.1 is proceeded u/s 305 Cr.P.C.  Accused  No.2, 3 and 4 are declared proclaimed offenders. The case is adjourned sine-die. File consigned to the Record Room. Text of the Order
2) Sh. Anil K. Garg
3) Smt. Kavita Garg 
4) Sh. Neeraj Garg
 
 
 
 
174 M/s HIM Farms Limited 1) M/s  Him Farms Limited   53/5 CMM, Tis Hazari Court, Delhi 12/12/2009 8/29/2012  Accused  No.2 and 4 are declared proclaimed offenders.  Accused No. 3 has expired and proceedings against him abated. File consigned to the Record Room. Text of the Order
2) Sh. Janak Raj Bansal
3) Sh. Som Nath Arora
4) Sh. Ritu Ghai
 
 
 
 
175 Nexus Farms Limited 1) M/s  Nexus Farms Limited   1321/02 ACMM, Tis Hazari Court, Delhi 12/21/2002 08.06.2012  Accused  No.1 imposed a  fine of Rs. 6 lakh. Accused no. 2 to 5  sentenced to rigourous imprisonment for a period of 6 months and a fine of Rs. 4 lakh each and in default further three months simple imprisonment. SEBI to tarce out the investors by giving advertisement in the print and electronic media and after verification of documents shall submit a report in the court. On recipt of the report, the fine amount, if realized sahell be utilised in compensating the investors.  Text of the Order
  2) Sh. Sanjay Kumar Sinha
  3) Sh. Virendra Sinha
  4) Sh. Atul Kishore Gupta
   
   
   
   
176 Casion Agro Products & Plantations Ltd.         ( C.C. No. 5/5/10) 1. Casion Agro Products & Plantations Ltd.  2 . Shri O.N. Rampal   3. Shri S.K. Sen Gupta    4. Shri B.K. Jha             ACMM Delhi , Tish  Hazari Court Delhi 5/22/2002 7/23/2012 Accused nI. I proceeded u/s 305 Cr. P.C. Accused no. 2 and 4 already declared P.O. As none has appeared on behalf of accused no. 3 despited proclamation through publication hence accused no. 3 decalred P.O. Present complaint is adjourned sine - dine with liberty to revive the case as per law. File be consigned to record room.  
  Text of the Order
   
   
   
   
   
   
177 Endowment Projects (I) Ltd.                            ( C.C. No. 30/5 ) 1. Endowment Projects (I) Ltd.                                               2 . Shri Virendra Koul                                                    3. Shri Hamil Ullah Dar                                                           4.  Shri Sunil K Pandita    ACMM Delhi , Tish  Hazari Court Delhi 7/4/2004 6/8/2012 Accused No. 1 is unserved. Proclamation u/s 82 Cr. P.C. of the accused no. 2,3,4 has been done through publication in news paper "Hindustan Times"" . But none appeared on behalf of accused despite proclamation through publication. Therefor accused no. 2  to 4 declared P.O.  The file consigned to record room to be summoned back as and when accused are arrested or fresh addresses of the accused filed.  
  Text of the Order
   
   
   
   
   
   
 
178 Burman Plantation Ltd. 1.   Burman Plantation Ltd.
                                              2 .  Sanjay Burman 3. Ravi Arora                                                             4.  Ms. U.C.Burman           
69 of 2010 ASJ , Delhi - Tis  Hazari Court Delhi 2/26/2005 Judgement dated 29-07-2013  and Order on Sentence dated 01-08-2013 During the trail , it was found that A 4 ( Ms. U.C. Burman) and A5 ( Ms. Uma Charan Burman) are the same persons and proceddings against A4 and A5 were abated on account of her death. A3 held guilty and sentenced to six months rigorous imprisonment and a fine of INR 3 lacs was also imposed in default the convict will undergo three month S.I. Vide order dated 26-07-2007, A2 declared P.O. Further Vide Order dated 11-03-2010, A 6 declared P.O. Vide order dated 22-02-2013 proceedigns qua company accused was abated on account of its dissolution , in view of order dated 13-01-2012 passed by Hon'ble High court of Allahabad. A7 and A8 were acquitted.  
5.  Ms. Uma Charan Burman       
6.  Ramesh Chand
  Text of the Order
7. Sh. Anand Ballabh  Agarwal     
8. Sh. Mahesh Chandra Agarwal