IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  
  W.P.(C) 8062/2011 and C.M.Nos. 18168-69/11
  
  
  
  BAYER CORPORATION ..... Petitioner
  
  Through: Mr. S. C. Agarwal, Senior Advocate with Mr. Sanjay Kumar and
  Ms. Arpita Sawhney, Advocates.
  
  
  
  
versus
  
  
  
  UOI AND ORS ..... Respondent
  
  Through: Mr. Sumeet Pushkarna, Advocate for respondent no.1.
  
  Mr. Sandeep Sethi, Senior Advocate with Mr. Rajeshwari Hariharan and Mr.
  Anshul Mittal, Advocates for respondent no.2.
  
  
  
  CORAM:
  
   HON'BLE MR. JUSTICE VIPIN SANGHI
  
  
  
   O R D E R
  
   16.11.2011
  
  
  
  The petitioner impugns the order dated 11.08.2011 passed by the
  Controller of Patents, Patent Office, Mumbai in C.L.A. No.1 of 2011. It
  has been pointed out to learned senior counsel for the petitioner that
  the impugned order merely records a prima facie view that a case under
  Section 84(1) of the Patents Act has been established. The petitioner is
  still entitled to contest the said proceedings before the Controller of
  Patents.
  
  Learned senior counsel for the petitioner submits that before
  arriving at the said prima facie view, the Controller of Customs has not
  conducted any enquiry and not recorded ay evidence. It shall be open to
  the petitioner to raise all such pleas before the Controller of Patents
  in answer to the notice. In view of the aforesaid, the petitioner wishes
  to withdraw this petition. The petition is accordingly dismissed as
  withdrawn.
  
  
  
  
  
  VIPIN SANGHI, J
  
  NOVEMBER 16, 2011
  
  as
  
  
  
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