IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  W.P.(C) 3756/2013
  
  NITTO DENKO CORPORATION ..... Petitioner
  
  Through: Mr. Pravin Anand, Mr. Shrawan Chopra and Ms. Prachi Aggarwal,
  Advocates
  
  
  
  
versus
  
  
  
  UNION OF INDIA and ORS ..... Respondents
  
  Through: Mr. Sumeet Pushkarna and Mr. Varun Dubey, Adv. for R-1 to 3
  
  
  
  CORAM:
  
   HON'BLE MR. JUSTICE RAJIV SHAKDHER
  
   O R D E R
  
   30.05.2013
  
  
  
  CM No.7035/2103
  
  Allowed subject to just exceptions.
  
  W.P.(C) 3756/2013
  
  The learned counsel for the petitioner submits that in accordance
  with the provisions of Rule 24 B(3) of the Patents Rules, 2003 (in short
  the Rules), the first examination report is required to be issued to the
  authorised agent ordinarily within six months from the date when the
  request for examination is made or six months from the date of
  publication, whichever is later.
  
  Mr. Anand, the learned counsel for the petitioner submits that in
  this case, a request for examination was made on 02.09.2011, while the
  publication was made in 27.01.2012. It is stated that six months
  from the
  
  W.P.(C) 3756/2013 Page 1 of 2
  
  date of request for examination would expire on 02.03.2012 whereas six
  months from the date of application would expire on 27.07.2012 and
  therefore, if the aforementioned Rule is applied, the latter date being
  27.07.2012, the first examination report should have been issued latest
  by the said date or, at least within a reasonable time thereafter. It is
  contended that the needful has not been done to date.
  
   Mr. Pushkarna, who appears for the respondents accepts notice. He
  is directed to file a counter affidavit with regard to not only the
  averments made in respect of this particular case but generally as to
  what is the state of affairs in the Patents office with regard to the
  issuance of the first examination report. The said counter affidavit be
  filed within four weeks. Rejoinder thereto, if any, be filed before the
  next date of hearing.
  
  List on 22.08.2013.
  
  
  
  
  
  
  
  RAJIV SHAKDHER, J
  
  MAY 30, 2013
  
  yg
  
  W.P.(C) 3756/2013 Page 2 of 2
  
  
  
  $ 42