IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  
  W.P.(C) 1971/2014
  
  
  
  BAYER CORPORATION ..... Petitioner
  
  Through: Mr. Mukul Rohatgi and Mr. Sukumar
  
  Pattjoshi, Senior Advocates with
  
  Mr. Sanjay Kumar, Ms. Arpita Sawhney
  
  and Mr. Arun Kumar, Advocates.
  
  
  
  
versus
  
  
  
  UNION OF INDIA and ORS ..... Respondents
  
  Through: Mr. Joginder Sukhija, Advocate for UOI.
  
  Mr. Anand Grover, Senior Advocate
  
  with Ms. Rajeshwari H., Mr. Nihir
  
  Samson, Advocates for respondent No.5.
  
  
  
  CORAM:
  
   HON'BLE MR. JUSTICE MANMOHAN
  
  
  
   O R D E R
  
   26.03.2014
  
  CM Appl. 4118/2014 (exemption) in W.P.(C) 1971/2014
  
  Allowed, subject to just exceptions.
  
  Accordingly, present application stands disposed of.
  
  W.P.(C) 1971/2014 and CM Appl. 4117/2014
  
  Present writ petition has been filed seeking a direction to the
  Custom Authorities to seize and confiscate the consignments containing
  ?Sorafenat? manufactured by respondent No.5-Natco Pharma Limited, under
  the compulsory licence granted by the Patent Office vide order dated 09th
  March, 2012 against the Indian Patent Number 215758.
  
  Mr. Mukul Rohatgi, learned senior counsel for petitioner draws this
  Court?s attention to the conditions annexed with the compulsory licence
  which clearly stipulate that the licence has been granted for sale of the
  aforesaid drug within the territory of India. He accordingly prays that
  respondents be restrained from selling ?Sorafenat? abroad.
  
  Mr. Anand Grover, learned senior counsel, who appears on advance
  notice for respondent No.5 states that respondent No.5 has been selling
  the drug ?Sorafenat? only within the territory of India. He further
  states that in the event the drug ?Sorafenat? is being sold by certain
  purchasers or retailers abroad, then respondent No.5 cannot be faulted
  with.
  
  Mr. Anand Grover, learned senior counsel, however, prays that
  respondent No.5 be permitted to send samples of the active ingredients of
  the drug ?Sorafenat? abroad for experimentation and generation of
  clinical trial data and for submission to the Drug Controlling
  Authorities.
  
  Issue notice.
  
  Mr. Joginder Sukhija, learned counsel accepts notice on behalf of
  respondent No.1.
  
  Ms. Rajeshwari H., learned counsel accepts notice on behalf of
  respondent No.5.
  
  They pray for and are granted six weeks to file their counter
  affidavits.
  
  Rejoinder affidavit, if any, be filed before the next date of
  hearing.
  
  Keeping in view the categorical conditions on which compulsory
  licence under Section 84 of the Patents Act, 1970 has been granted,
  respondents No.1 to 4 are directed to ensure that no consignment from
  India containing ?Sorafenat? covered by compulsory licence is exported.
  
  The respondent No.5 is given liberty to apply to this Court for
  permission to export the drug ?Sorafenat? as and when it obtains
  permission from the Drug Controlling Authority for clinical purposes.
  
  Issue notice to remaining unserved respondents by all modes
  including dasti, returnable for 11th August, 2014.
  
  Order dasti.
  
  
  
  
  
  MANMOHAN, J
  
  MARCH 26, 2014
  
  js
  
  
  
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