IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  CS(OS) 315/2010
  
  DONALD J TRUMP ..... Plaintiff
  
  Through: Ms. Nancy Roy, Advocate.
  
  
versus
  
  
  
  KOTAK MAHINDRA BANK LTD ..... Defendant
  
  Through: Mr. Sudeep Chatterjee, Advocate.
  
  
  
  CORAM:
  
   HON'BLE MR. JUSTICE VIPIN SANGHI
  
  
  
   O R D E R
  
   25.10.2013
  
  I.A. 17053/2013
  
  This application has jointly been moved by the parties under Order
  XXIII Rule 3 CPC to record their settlement. The same is signed by the
  constituted attorney of the plaintiff and the authorised signatory of the
  defendant as well as learned counsel for the parties and is also
  supported by the affidavit of Mr. Michael Cohen, the authorised
  representative of the plaintiff and Ms. Sarika Prasad, the authorised
  signatory of the defendant. The terms of the settlement appear to be
  just, fair and reasonable and I see no impediment in accepting the same.
  The application is allowed.
  
  Accordingly, the suit is decreed in terms of the settlement arrived
  at between the parties. The parties shall remain bound by the said
  terms.
  
  
  
  
  
  VIPIN SANGHI, J
  
  OCTOBER 25, 2013
  
  BSR
  
  $ 34.