IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  #19
  
  CS(OS) 1704 of 2012
  
  
  
  ISSAR PHARMACEUTICALS PVT LTD (ISSAR) ..... Plaintiff
  
  Through: Mrs. Rajeshwari H., Advocate.
  
  
  
  
versus
  
  
  
  VINOD DUA and ANOTHER ..... Defendants
  
  Through: Mr. Praveen Singh, Advocate
  
  Mr. Prashant Gupta, Authorised Signatory of Defendant No. 2.
  
  
  
  CORAM: JUSTICE S. MURALIDHAR
  
  
  
   O R D E R
  
   28.10.2013
  
  
  
  I.A. No. 4292 of 2013 (u/O 39 R. 2A CPC by Plaintiff)
  
  
  
  1. Notice was issued in this application to the Defendants under Order
  XXXIX Rule 2A CPC way back on 13th March 2013 and till date no reply has
  been filed by them.
  
  
  
  2. Today Mr. Prashant Gupta, Deputy General Manager (Law) appears on
  behalf of Defendant No. 2 company. Mr. Praveen Singh, counsel appearing
  on behalf of the Defendant states that he is seeking discharge as the
  Defendant No. 2 desires to engage some other counsel.
  
  
  
  CS(OS) No. 1704 of 2012
  1 of 3
  
  3. Considering that more than seven months have elapsed since the date
  of the issuance of the notice in the presence of the counsel for
  Defendants there is no excuse for not filing a reply to this application
  till date. The attempt appears to be to somehow to avoid the hearing for
  today.
  
  
  
  4. Accordingly, while accepting the prayer of Mr. Praveen Singh, Advocate
  for discharge, the Court imposes costs of Rs. 10,000 on Defendant No. 2
  which will be paid to the Plaintiff within ten days. The proof of
  payment of costs be placed on record.
  
  
  
  5. Mr. C. Munjal, Managing Director of the Defendant No. 2 will remain
  present in Court on the next date to show as to why he should not be
  proceeded against for non-compliance of the orders passed by this Court.
  He may file an affidavit at least one week prior to the next date with an
  advance copy to the Plaintiff who may file a response thereto before the
  next date.
  
  
  
  6. List on 10th January 2014.
  
  
  
  I.A. No. 4477 of 2013 (by D-1)
  
  7. This application need not be shown again in the cause list as it has
  already CS(OS) No. 1704 of 2012
  2 of 3
  
  been disposed of.
  
  
  
  CS(OS) No. 1704 of 2012 and IA 10898 of 2012 (u/O XXXIX R. 1 and 2 CPC) and
  15015 of 2012 (u/O XXXIX R. 4 CPC)
  
  
  
  7. List on 10th January 2014.
  
  
  
  
  
  8. Interim orders to continue.
  
  
  
  
  
   S. MURALIDHAR, J.
  
  OCTOBER 28, 2013
  
  akg
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  CS(OS) No. 1704 of 2012
  3 of 3