IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  CS(OS) 1704/2012 and I.A. 15015/2012
  
  and I.A. 4292/2013
  
  
  
  ISSAR PHARMACEUTICALS PVT LTD (ISSAR)..... Plaintiff
  
  Through: Mr.Hamant Singh and Ms.Mamta
  
  Jha, Advocates
  
  
  
  
versus
  
  
  
  VINOD DUA and ANOTHER ..... Defendant
  
  Through: Mr.Raman Kapoor, Sr. Advocate
  
  with Mr.Ruchi Mahajan, Advocate
  
  
  
  CORAM:
  
   HON'BLE MR. JUSTICE G.S.SISTANI
  
   O R D E R
  
   25.07.2014
  
  
  
  Time is sought to file replication. Let the same be filed within
  six weeks. Leave is granted to the parties to file documents within the
  same period.
  
  Counsel for the plaintiff submits that despite order of injunction dated 31.5.2012 the defendants continue to sell the products under the
  name ?MELSWIFT? and ?MELSWIFT-D?.
  
  Mr.Raman Kapoor, learned senior counsel for the defendant on
  instructions assures the Court that no product by name ?MELSWIFT? and
  ?MELSWIFT-D? would be sold, till I.A.10898/2012 and IA.No.15015/2012 are
  decided. The statement made by counsel for the defendants is accepted
  and taken on record. The defendants shall remain bound by the statement
  made by their counsel in Court today.
  
  
  
  List the matter before the Joint Registrar for completion of
  service and pleadings in I.A.10898/2012 and IA.No.15015/2012 on 15.10.2014.
  
  Interim order together with the order passed today, shall continue
  till further orders.
  
  
  
  
  
  
  
  G.S.SISTANI, J
  
  JULY 25, 2014
  
  ssn /cm
  
  
  
  
  
  
  
  CS(OS) 1704/2012 2/2
  
  
  
  $ 12