IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  W.P.(C) 687/2015
  
  GILEAD PHARMASSET, LLC ..... Petitioner
  
  Through: Ms Pratibha M. Singh, Sr. Adv. with Mr Sanjeev K. Tiwari, Ms
  Valini Pauta, Mr Prateek Sehrawat and Mr Amrish Tiwari, Advs.
  
  
  
  
versus
  
  
  
  UNION OF INDIA and ANR ..... Respondents
  
  Through: Mr Manik Dogra and Mr Nitya Sharma, Advs.
  
  CORAM:
  
   HON'BLE MR. JUSTICE RAJIV SHAKDHER
  
   O R D E R
  
   22.01.2015
  
  
  
  CM No. 1223/2015 (Exemption)
  
  Allowed subject to just exceptions.
  
  WP(C) 687/2015 and CM No. 1222/2015 (Stay)
  
  Issue notice.
  
  Mr Dogra accepts notice on behalf of the respondents. He says that
  he will take instructions in the matter.
  
  In case the respondents wish to resist the petition, the
  respondents will file their counter affidavit before the next date of
  hearing with a copy to the counsel for the petitioner.
  
  List on 30.01.2015.
  
  It is made clear, that the conclusions arrived at in the impugned
  order, will be subject to the final outcome of the petition.
  
  
  
  RAJIV SHAKDHER, J
  
  JANUARY 22, 2015/kk
  
  $ SB1and2