IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  
  W.P.(C) 2251/2011
  
  
  
  ASIAN PATENT ATTORNEY'S
  
  ASSOCIATION (INDIAN GROUP) ..... Petitioner
  
  Through: Ms. Prathiba M. Singh with Mr. Sudeep Chatterjee, Mr. Ashwin
  Kumar and Mr. S. Bhandari, Advocates.
  
  
  
  
versus
  
  
  
  
  
  UNION OF INDIA ..... Respondent
  
  Through: Mr. A.S. Chandhiok, ASG with Mr. Neeraj Chaudhari, CGSC, Mr.
  Khalid Arshad and Ms. Gurpreet Singh Parwanda, Advocates.
  
  
  
  CORAM:
  
   HON'BLE THE ACTING CHIEF JUSTICE
  
   HON'BLE MR. JUSTICE RAJIV SAHAI ENDLAW
  
  
  
   O R D E R
  
   22.11.2011
  
  
  
  Ms. Pratibha M. Singh, learned counsel for the appellant has
  placed before us a copy of order dated 15.11.2011 passed by the Copyright
  Board in certain proceedings. This order mentions that the Board was
  forced to adjourn the case, as the coram was not complete. The said
  order also records that though 14 part-time Members are appointed, except
  the Chairman and Prof. Shiv Kumar, one of the Members, no other members
  are making himself/herself available at the time of hearing. For want
  of members, coram is never complete and the case is getting adjourned.
  The Chairman of the Copyright Board, after recording these facts in
  detail, was forced to cancel all the hearings in all the cases fixed
  before the Board. Copy of the proceedings has also been sent to the
  Secretary, Ministry of Human Resources Development with the request that
  it may be placed before the concerned Minister for information and
  necessary action.
  
  We would like Mr. Chandhiok to find out as to what steps are
  taken on the aforesaid proceedings sent by the Chairman, Copyright Board
  to the Secretary, Ministry of Human Resources Development.
  
  Insofar as Intellectual Property Appellate Board is
  concerned, the respondent was to file the report as to what action is
  taken to that. Report in that behalf shall also be submitted on the next
  date of hearing.
  
  List on 1st December, 2011.
  
  
  
  ACTING CHIEF JUSTICE
  
  
  
  
  
  
  
  RAJIV SAHAI ENDLAW, J
  
  
  
  NOVEMBER 22, 2011
  
  pmc
  
  
  
  
  
  $ 6