IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  CS(OS) 102/2014
  
  SWATANTER KUMAR ..... Plaintiff
  
  Through: Mr A.S. Chandhiok, Mr Rajiv Nayar and Mr Sandeep Sethi, Sr. Advs.
  with Mr Abjihat, Mr P. Banerjee, Ms Manmeet Arora, Ms Fareha A. Khan and Ms
  Mansi Sharma, Advs.
  
  
  
  
versus
  
  
  
  THE INDIAN EXPRESS LTD AND ORS ..... Defendants
  
  Through: Mr N.B. Joshi, Adv. for D- 1 and 2.
  
  Mr K. Datta and Mr Rahul Malhotra, Adv. for d- 3(a).
  
  Mr Ashwani Kr. Mata, Sr. Adv. with Mr Kapil Arora, Mr Kunal Tandon, Ms
  Nidhi Jain and Mr Vikrant Rana, Advs. for D-3(b).
  
  Dr. Saif Mahmood, Adv. for D-4(a).
  
  Mr Vrinda Grover, Adv. for D-5.
  
  Mr Sachin Datta, CGSC for D-6.
  
  CORAM:
  
   HON'BLE MR. JUSTICE RAJIV SHAKDHER
  
   O R D E R
  
   11.07.2014
  
  
  
  CS(OS) 102/2014 and IA Nos. 723/2014, 724/2014, 726/2014, 730/2014,
  5840/2014, 8703/2014, 8704/2014 and 9686/2014
  
  
  
  Learned counsels for the parties drew my attention to order dated
  22.05.2014 and earlier orders. It is submitted that the matter is part
  heard before Hon?ble Mr Justice Manmohan Singh.
  
  List before Hon?ble Mr. Justice Manmohan Singh, on 28.08.2014,
  subject to the orders of the Hon?ble Judge Incharge (Original Side).
  
  
  
  RAJIV SHAKDHER, J
  
  JULY 11, 2014/kk
  
  
  
  $ 12