IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  CS(OS) 1860/2014
  
  MULTI SCREEN MEDIA PVT LTD ..... Plaintiff
  
  Through: Dr.A.M. Singhvi, Sr. Advocate with
  
  Mr.Akhil Sibal, Mr.Sai Krishna, Advocates
  
  
  
  
versus
  
  
  
  SUNIT SINGHand ORS ..... Defendant
  
  Through: Ms.Pratibha M. Singh, Sr. Advocate with
  
  Mr.Sudeep Chatterjee, Advocate for defendant no.40.
  
  
  
  Mr.Naveen Chawla, Advocate for defendant no.48
  
  /Reliance Communication Infrastructure Ltd.
  
  
  
  CORAM:
  
   HON'BLE MR. JUSTICE G.S.SISTANI
  
   O R D E R
  
   01.07.2014
  
  IA.No.11651/2014
  
  By the present application, defendant no.40 seeks clarification /
  modification of the order dated 23.6.2014.
  
  Notice. Dr. Singhvi, learned senior counsel for the plaintiff on
  instructions accepts notice.
  
  Ms.Singh, learned senior counsel for the applicant defendant no.40,
  submits that not all the websites as per the list provided by the
  plaintiff are rogue websites, who are indulging in hosting, publishing,
  broadcasting or making available for viewing infringing and illegal
  pirated 2014 FIFA World Cup contents, thus the Order dated 23.6.2014
  should be clarified. Senior counsel further submits that the applicant
  would comply with the order passed by this court in letter and spirit
  provided a modified list is provided to the applicant by the plaintiff.
  
  Learned senior counsel for the plaintiff has handed over a list of
  219 websites termed by the plaintiff as rogue websites with pirated
  contents. The list handed over in Court shall be filed by the plaintiff
  in the Registry during the course of the day. A copy of the list has been
  handed over to senior counsel for the applicant in Court. Senior counsel
  for the plaintiff also relies on para 17 of the plaint to show which
  website according to them would be termed a rogue websites.
  
  It is agreed that defendant no.40 would scrutinise the list
  forthwith and in case as per their knowledge and information any of the
  website so mentioned in the list includes a legitimate website the
  defendant will inform the plaintiff and barring such website all other
  websites as per the list provided by the plaintiff today shall be
  injuncted as per the order dated 23.6.2014.
  
  Mr.Navin Chawla, counsel for the defendant no.48/ Reliance
  Communication Infrastructure Ltd. agree that the order passed today would
  be applicable to them as well.
  
  With the above modification/clarification, the defendants shall
  faithfully comply with the order dated 23.6.2014.
  
  Let a copy of this order be given DASTI to counsel for the parties under the signatures of Court Master along with list of 219 websites
  handed over in court today for compliance.
  
  
  
  G.S.SISTANI, J
  
  JULY 01, 2014
  
  ssn
  
  CS(OS) 1860/2014 2/2
  
  
  
  $ 12