IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  
  LPA 374/2013
  
  
  
  VIACOM 18 MEDIA PRIVATE LTD and ANR ..... Appellants
  
  Through: Mr. Sujeet Jain, Executive Vice
  
  President
  
  
versus
  
  
  
  UNION OF INDIA ..... Respondent
  
  Through: None
  
  
  
  CORAM:
  
   HON'BLE THE CHIEF JUSTICE
  
   HON'BLE MR. JUSTICE JAYANT NATH
  
  
  
   O R D E R
  
   28.05.2013
  
  
  
  CMs 8715/2013 and 8717/2013
  
  Exemption allowed, subject to all just exceptions.
  
  CM stands disposed of.
  
  LPA 374/2013 8 CM 8716/2013 (stay)
  
  Issue notice to the respondents, returnable on 2nd August, 2013.
  
  By the show cause notice dated 17.5.2013 issued under Section 20(3)
  of The Cable Television Networks (Regulations) Act, 1995, the respondent
  No.1 prohibited the transmission and re-transmission of Comedy Central
  Channel for ten days on any platform throughout India with effect from
  00:01 hrs. on 25.5.2013 till 00.01 hrs. on 4.6.2013. The issue whether
  by issuance of a show cause notice, such a channel itself can be
  suspended is to be decided in the instant appeal.
  
  It is now submitted by Mr. Sujeet Jain, Executive Vice President of
  the appellant company that the period of suspension has already been
  undergone from 25.5.2013 till today. He submits that the programme
  Stand Up Club and Popcorn have already been suspended and has given
  an undertaking that the said programmes will not be telecast in future.
  He also submits that in the event the appeal is dismissed, the appellant
  would undergo the remaining period of prohibition imposed by the order
  dated 17.5.2013.
  
  In view of the above, the order directing the prohibition of transmission and re-transmission of Comedy Central channel is stayed
  until further orders.
  
  Order dasti under the signatures of the Court Master.
  
  
  
  
  
  CHIEF JUSTICE
  
  
  
  
  
  JAYANT NATH, J
  
  MAY 28, 2013
  
  pk
  
  $ 17