IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  
  CS(OS) 425/2015
  
  
  
  DR. RAJENDRA K. PACHAURI ..... Plaintiff
  
  Through Mr. Pavan Duggal, Adv.
  
  
versus
  
  BENNETT COLEMAN and CO. Ltd. and OTHERS .... Defendants
  
  Through Mr. Sudhir Nandrajog, Sr. Adv. with Mr. Manish Srivastava,
  Adv. for D-1 to 3
  
  CORAM:
  
   HON'BLE MR. JUSTICE JAYANT NATH
  
  
  
   O R D E R
  
   18.02.2015
  
  IA No.3335/2015 (exemption)
  
  
  
  1. Exemption allowed subject to all just exceptions.
  
  IA No.3338/2015 (under Order 5 Rule 9 CPC) in CS (OS)425/2015
  
  1. Learned counsel appearing for defendant Nos. 1 to 3 seeks 30 days?
  time to file reply to the application and written statement. However, he
  submits that this court should not pass any restraint order restraining
  publication or airing of reports regarding any action taken by the police
  pursuant to the alleged complaint by the complainant or the final
  outcome of the proceedings of the complaint filed by the complainant
  before the Committee under The Sexual Harassment of Women at Workplace
  (Prevention, Prohibition and Redressal) Act, 2013 and connected court
  proceedings.
  
  
  
  CS(OS)425/2015 Page 1 of 2
  
  
  2. In my opinion, keeping in view the liberty of the Press under Article 19(1)(a) of the Constitution of India for the time being, in the interest
  of justice, interim order passed on 17.02.2015 is modified to the above
  extent. It is ordered accordingly.
  
  3. With the above modification, order dated 17.02.2015 shall continue to
  operate till the next date of hearing.
  
  4. List on 08.04.2015.
  
  5. Dasti.
  
  
  
  JAYANT NATH, J
  
  FEBRUARY 18, 2015
  
  An
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  CS(OS)425/2015 Page 2 of 2
  
  
  
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