IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  CS(OS) 1708/2007 and CC 30/2008
  
  TEVA PHARMACEUTICAL INDUSTRIES
  
  LIMITED and ORS. ..... Plaintiff
  
  Through: Mr.Pravin Anand and Mr.Aman
  
  Taneja, Advocates
  
  
  
  
versus
  
  
  
  SHRI V.C. NANNAPANENI and ANR. ..... Defendant
  
  Through: Mrs.Rajeshwari H., Adv.
  
  
  
  CORAM:
  
   HON'BLE MR. JUSTICE G.S.SISTANI
  
   O R D E R
  
   20.08.2014
  
  
  
  Neither the plaintiff has led evidence nor the defendant has led
  evidence in the counter claim. Since the averments made in the plaint
  and the counter claim are not supported by any evidence, the suit and
  counter claim stand dismissed.
  
  I.A. 14779/2013
  
  In view of order passed in suit and the counter claim today, the
  present application stands dismissed.
  
  
  
  
  
  
  
  G.S.SISTANI, J
  
  AUGUST 20, 2014
  
  ns
  
  $ 3