IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  CS(OS) 3958/2014
  
  THE INDIAN SINGERS RIGHTS ASSOCIATION..... Plaintiff
  
  Through : Mr.Pravin Anand, Advocate with
  
  Mr.Dhruv Anand and Ms.Tanvi Misra,
  
  Advocates.
  
  
versus
  
  
  
  NIGHT FEVER CLUB and LOUNGE ..... Defendant
  
  Through : None.
  
  
  
  CORAM:
  
   HON'BLE MR. JUSTICE S.P.GARG
  
  
  
   O R D E R
  
   19.12.2014
  
  
  
  IA No. 25818/2014 (u/O XIII R 1 r.w. S. 151 CPC / Exemption)
  
  
  
  The application is allowed subject to the plaintiff filing legible
  original/certified copies of the documents within four weeks from today.
  
  The application stands disposed of.
  
  CS(OS) 3958/2014 and IA No.25817/2014 (u/O XXXIX R 1and2)
  
  
  
  On the plaintiff taking steps today itself, summons in the suit and
  notice in the captioned IA be issued to the defendant immediately, by all
  permissible modes, returnable on 23rd December, 2014. Dasti process in
  addition be issued for service of the defendant.
  
  Written statement/reply be filed by defendant before the next date
  of hearing.
  
  
  
  
  
  
  
  S.P.GARG, J
  
  DECEMBER 19, 2014 / tr
  
  
  
  $ 14