IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  CS(OS) 1860/2014
  
  MULTI SCREEN MEDIA PVT LTD ..... Plaintiff
  
  Through: Mr.Saikrishna Rajagopal, Mr.Sidharth
  
  Chopra and Ms.Sneha Jain, Advocates
  
  
  
  
versus
  
  
  
  SUNIT SINGHand ORS ..... Defendant
  
  Through: Ms.Pratibha M. Singh, Sr. Advocate with
  
  Sudeep Chatterjee, Ms.Deepthi Alexander and
  
  Mr.Hitesh Kumar Singh, Advs for defendant no.40
  
  Mr.Navin Chawla and Mr.Aditya V. Singh,
  
  Advocates for defendant no.48
  
  Mr.Sanjay Kumar, ADG (ISP-I) of
  
  Department of Communications
  
  Mr.Shailesh K. Kapoor, and Mr.Ajay Kumar,
  
  Advocates for defendants no.52 and 53
  
  
  
  CORAM:
  
   HON'BLE MR. JUSTICE G.S.SISTANI
  
  
  
   O R D E R
  
   22.07.2014
  
  
  
  I.A. 13294/2014 and CS(OS) 1860/2014
  
  Today the matter is listed pursuant to an application
  IA.No.13294/2014 having been filed by defendant no.40 under Order 7 Rule
  11 CPC.
  
  Mr.Saikrishna, counsel for the plaintiff submits that since the FIFA World Cup 2014 has come to an end, he has instructions not to press
  the suit any further. Accordingly, the suit [CS(OS) 1860/2014] is
  dismissed as withdrawn.
  
  Counsel for the defendant no.40 submits that by the present
  application she wishes to bring to the notice of the Court that the
  present suit would not be maintainable. Since the suit has been
  withdrawn, it is not necessary at this stage to go into the question
  raised in the present application. Accordingly, the application stands
  disposed of.
  
  DASTI to counsel for the parties.
  
  I.A. 11576/2014
  
  As prayed by counsel for the plaintiff, all the interim orders
  stand vacated. Application stands disposed of.
  
  
  
  
  
  G.S.SISTANI, J
  
  JULY 22, 2014
  
  ssn
  
  
  
  
  
  
  
  CS(OS) 1860/2014 2/2
  
  $ 33