IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  CS(OS) 1704/2012 and IA No.10898/2012 (under Order 39 Rule 1and2 CPC) and
  IA No.15015/2012 (under Order 39 Rule 4 CPC)
  
  
  
  ISSAR PHARMACEUTICALS PVT
  
  LTD (ISSAR) ..... Plaintiff
  
  Through: Mr. Kunal Agarwal, Adv.
  
  
  
  
versus
  
  
  
  VINOD DUA and ANOTHER ..... Defendant
  
  Through: Mr. Praveen Singh, Adv.
  
  
  
  CORAM:
  
   HON'BLE MR. JUSTICE V.K. JAIN
  
  
  
   O R D E R
  
   18.12.2012
  
  
  
  The learned counsel for the defendants wants that this matter be
  taken up on 9.1.2013, which was the date given on 13.12.2012. There is no
  opposition to the request. Hence, list for hearing of the IAs on
  9.1.2013.
  
  It is made clear that this matter will not be treated as part-heard.
  
  
  
  V.K. JAIN, J
  
  DECEMBER 18, 2012/rd
  
  
  
  $ 14