IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  FAO(OS) 143/2014
  
  ZTE CORPORATION and ANR ???????..... Appellants
  
  Through: Mr Sandeep Sethi, Sr Adv along with
  Mr Sanjeev Kumar Tiwari and Ms
  Valini Panta, Advs.
  
  
versus
  
  
  
  VRINGO INFRASTRUCTURE, INC and ORS ????..... Respondents
  
  Through: Mr Neeraj K Kaul, Sr Adv and Ms
  Prathibha M Singh, Sr Adv along
  with Ms Bitika Sharma, Ms Anusuya
  Mehrotra and Mr B Prashant Kumar,
  Advs.
  
  CORAM:
  
   HON'BLE MR JUSTICE BADAR DURREZ AHMED, ACTING CHIEF JUSTICE
  
   HON'BLE MR JUSTICE SIDDHARTH MRIDUL
  
  
  
   O R D E R
  
   19.03.2014
  
  
  
  Cav. No.260/2014
  
  Learned counsel for the Caveator is present, the caveat stands
  discharged.
  
  CM No.5091/2014 (Exemption)
  
  Exemption is allowed, subject to all just exceptions.
  
  CM stands disposed off.
  
  CM No.5090/2014 (Delay)
  
  Delay in filing the appeal, if any, is condoned.
  
  CM stands disposed off.
  
  FAO(OS) No.143/2014 and CM No.5089/2013 (Stay)
  
  This appeal is directed against the order dated 03.02.2014 and
  subsequent orders passed by the learned Single Judge on 03.03.2014,
  10.03.2014 and 12.03.2014. The essential grievance of the appellant is
  against the ex parte interim order which was passed on 03.02.2014. At
  that point of time, as is obvious, the appellants/defendants were
  unrepresented. Subsequently, as per the directions given by the learned
  Single Judge on 03.03.2014, the appellants/defendants had filed the
  written statement as also the replies to the interim applications, viz.,
  I.A. Nos.2112-13/2014. After filing of the written statement and the
  replies to the said IAs, the matter has not been argued on merits before
  the learned Single Judge. Apparently, because of paucity of time, the
  matter has been adjourned from 10.03.2014 to 12.03.2014 and now to
  17.04.2014.
  
  Mr Sandeep Sethi, learned Senior Counsel for the appellants, states
  that this is a patents matter and there extreme urgency in this case.
  Considering the arguments advanced by Mr Sethi as well as Mr N K Kaul,
  learned Senior Counsel appearing on behalf of the respondent, this appeal
  can be disposed off by directing the learned Single Judge to advance the
  date of hearing and hear the parties and arrive at a decision on the
  interim orders.
  
  Consequently, we direct that the above applications be listed
  before the learned Single Judge for disposal on 21.03.2014. The date of
  17.04.2014 stands cancelled.
  
  The appeal stands disposed off.
  
  
  
  
  
  BADAR DURREZ AHMED, ACJ
  
  
  
  
  
  SIDDHARTH MRIDUL, J
  
  MARCH 19, 2014
  
  pmc
  
  
  
  $ 43