IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  
  LPA 1104/2011
  
  
  
  TELEFONAKTIEBOLAGET LM ERICSSON ..... Appellant
  
  Through: Mr. Jayant Bhushan, Sr. Adv. with Mr. Anil Dutt and Mr. Adarsh
  Ramanujan, Advocates.
  
  
  
  
Versus
  
  UNION OF INDIA and ORS ..... Respondents
  
  Through: Mr. A.S. Chandhiok, ASG with Mr. Atul Batra, Mr. Vidit Gupta,
  Mr. Yash Wardhan and Mr. Vikrant Goyal, Advocates for R-1 UOI.
  
  Mr. Satish Kumar, Adv. for R-2and3.
  
  CORAM:
  
   HON'BLE THE ACTING CHIEF JUSTICE
  
   HON'BLE MR. JUSTICE RAJIV SAHAI ENDLAW
  
  
  
   O R D E R
  
   23.12.2011
  
  Caveat No.1185/2011
  
  Since the counsel for the respondents has appeared, the caveat
  stands discharged.
  
  CM No.23629/2011 (for exemption)
  
  Allowed, subject to just exceptions.
  
  LPA No.1104/2011
  
  1. Admit.
  
  2. Having regard to the nature of issue involved which may keep
  occurring, with the consent of the counsel for the parties, we fix the
  matter for final arguments on 21st February, 2012.
  
  
  
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  CM No.23628/2011 (for stay)
  
  3. After hearing the counsel for the parties at length, we are not
  inclined to grant stay of the impugned order dated 19th December, 2011
  passed by the learned Single Judge. However, we extend the time for
  applicant to take appropriate remedies, till 20th January, 2012 and till
  then the Customs Authorities will not release the goods.
  
  4. Mr. Jayant Bhushan, senior counsel appearing for the appellant at
  this stage make a request that sample of the Cell Phone be drawn and
  condition of deposit of some security be imposed on the respondent as
  well so that in case the appellant ultimately succeeds and/or is able to
  demonstrate that the goods imported by the respondents infringe the
  patent of the appellant, the appellant is duly protected thereby.
  
  5. We are of the opinion that in the Civil Suit which the appellant
  contemplates to file seeking injunction against the release of the
  consignment, in case such stay is not granted, the appellant would be at
  liberty to press the aforesaid conditions before the Civil Court.
  
  6. Needless to mention that when such a suit is filed, all defences
  shall be available to the respondents.
  
  The application is disposed off.
  
  Dasti.
  
  ACTING CHIEF JUSTICE
  
  
  
  
  
  
  
  RAJIV SAHAI ENDLAW, J
  
  DECEMBER 23, 2011/bs
  
  
  
  
  
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