IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  
  W.P.(C) 6609/2012 and C.M.No.17456/2012 (stay)
  
  
  
  MANMEET KAUR ..... Petitioner
  
  Through: Mr.Amit Agrawal, Adv. with Mr.Pradeep Chhindra, Adv.
  
  
Versus
  
  
  
  UNION OF INDIA AND ANR ..... Respondents
  
  Through: Mr.Rajeeve Mehra, ASG with Mr.Sumeet Pushkarna, CGSC,
  Mr.Gaurav Varma, Mr.Gaurav Sharma, Advs. along with Ms.Shubha Thakur,
  Director, Ministry of Finance, Deptt. of Economic Affairs.
  
  CORAM:
  
   HON'BLE THE CHIEF JUSTICE
  
   HON'BLE MR. JUSTICE RAJIV SAHAI ENDLAW
  
  
  
   O R D E R
  
   17.10.2012
  
  C.M.No.17457/2012 (exemptions)
  
  Exemptions allowed subject to all just exceptions.
  
  W.P.(C) 6609/2012
  
  
  
  The learned ASG, who is present in Court is directed to inform the
  Court on the next adjourned date as to what steps are being taken for
  selection of the Presiding Officer of the Securities Appellate Tribunal
  and to also expedite the said appointment.
  
  List on 05.12.2012.
  
  Order dasti under the signatures of the Court Master.
  
  
  
  
  
  CHIEF JUSTICE
  
  
  
  
  
  
  
  OCTOBER 17, 2012/ anb RAJIV SAHAI ENDLAW, J
  
  
  
  $ 16.