IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  
  
  
  IA Nos.7154/2012 and 7153/2012 in CS(OS) 978/2012
  
  
  
  
  
  ABHIMANYU BHANDARI and ANR. ..... Plaintiffs
  
  Through: Mr. Parag P. Tripathi, Sr. Advocate
  
  with Ms. Sangeeta Sharma along
  
  with plaintiff No.1 in person.
  
  
  
  
versus
  
  
  
  
  
  MUKESH KUMAR LAL and ORS. ..... Defendants
  
  Through: Mr. Sundheshwarlal, Advocate
  
  for defendant No.1 along with
  
  defendant No.1 in person.
  
  Mr. Sajad Sultan, Advocate for
  
  defendant Nos.2, 3 and 4.
  
  
  
  
  
  CORAM:
  
  HON?BLE MS. JUSTICE REVA KHETRAPAL
  
  
  
   O R D E R
  
   19.04.2012
  
  IA Nos.7154/2012 and 7153/2012
  
  The first of the aforesaid applications is a joint application
  filed on behalf of the plaintiffs and the defendant No.1 under Order
  XXIII Rule 3 read with Section 151 CPC for recording of the terms of
  settlement arrived at between the parties and passing of a decree in
  accordance therewith. The application is signed by the parties and is
  supported by their respective affidavits. The terms of settlement are
  set out in paragraphs A to C of the application, which is exhibited as
  Ex.P1. The prayer in the application is for passing of a decree in
  accordance with the terms of the agreement arrived at between the parties
  as contained in the application Ex.P1 and prayer clause (a) of the
  plaint. The undertakings of the parties have been recorded separately.
  The parties state that they shall abide by their respective undertakings
  given to the Court in Ex.P1 and as reiterated by them in the Court today.
  Their undertakings are accordingly accepted by the Court and taken on
  record.
  
  The second application, being IA No.7153/2012, is a joint
  application filed on behalf of the plaintiff Nos.1 and 2 and the
  defendant Nos.2, 3 and 4 under Order XXIII Rule 3 read with Section 151
  CPC for recording of the terms of settlement arrived at between the
  parties and passing of a decree in accordance therewith. The application
  is signed by the plaintiff No.1 on behalf of himself and on behalf of the
  plaintiff No.2 and by the defendant Nos.2, 3 and 4 through Shri Puneet
  Jain, Head ? Legal and Compliances and CS and GM ? FandA with TV Today Network
  Ltd. and is supported by their respective affidavits. The application is
  accompanied by the ?Affidavit and Undertaking? given by the defendant
  Nos.2, 3 and 4 through Shri Puneet Jain. The terms of settlement are set
  out in paragraphs 5 and 6 of the application, which is exhibited as
  Ex.P2. The undertakings of the parties as contained in paragraphs 5 and
  6 of the present application Ex.P2 and as contained in the ?Affidavit and
  Undertaking? of the defendant Nos. 2, 3 and 4 are taken on
  
  
  
  record and accepted by the Court. Parties shall remain bound by their
  respective undertakings given to this Court and shall not violate the
  same in any manner.
  
  The counsel for the parties state that the parties have entered
  into the aforesaid settlement of their own free will and volition and
  that there is also no legal impediment to the recording of the present
  settlement. The Court is satisfied that the parties have entered into
  the compromise as aforesaid without any undue influence, pressure or
  coercion and that the compromise is lawful. Accordingly, the suit is
  decreed in terms of prayer (a) as set out in the plaint. The Registry
  shall draw up a decree sheet incorporating the terms of Ex.P1 and Ex.P2
  as well as the ?Affidavit and Undertaking? of the defendant Nos.2, 3 and
  4 and the prayer made in paragraph (a) of CS(OS) No.978/2012.
  
  CS(OS) No.978/2012 and IA No. 666/2012 as also the present
  applications stand disposed of accordingly.
  
  
  
   REVA KHETRAPAL, J.
  
  APRIL 19, 2012
  
  km
  
  
  
  
  
  
  
  
  
  
  CS(OS) 978/2012
  
  
  
  Statement of Mr. Abhimanyu Bhandari, son of Shri Ajoy Bhandari, aged
  about 32 years, resident of Flat No.1101, 11th Floor, Ashadeep Building,
  9 Hailey Road, New Delhi-110001, on S.A.
  
  
  
  I state on behalf of myself and on behalf of the plaintiff No.2 by
  whom I am fully authorized to make the present statement that a
  settlement has been arrived at between the plaintiffs and the defendant
  No.1 as set out in IA No.7154/2012. The defendant No.1 has accepted in
  the written statement filed by him that he had got created fabricated CDs
  out of vengeful reaction and has given an assurance to the plaintiffs not
  
  to repeat his conduct in future. In view of the aforesaid, the plaintiffs have agreed not to take any legal action in any Police Station
  or any Court of Law in present or in future including seeking any damages
  against the defendant No.1 and have also agreed to withdraw FIR
  No.102/2012 against the defendant No.1 lodged at Police Station Gulmohar
  Park.
  
  
  
  R.O. and A.C.
  
   REVA KHETRAPAL, J.
  
  APRIL 19, 2012
  
  km
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  CS(OS) 978/2012
  
  
  
  Statement of Mr. Mukesh Kumar Lal, son of Shri Dular Chandra Lal, aged
  about 29 years, resident of Gram Ujjan Lalpur, Post Lohana Road, Thana
  Sakatpur, District Darbhanga, Bihar, presently residing at A-777, Sangam
  Vihar, New Delhi, on S.A.
  
  
  
  The CDs relating to the present suit were got morphed by me, which
  I have now undertaken to return to the plaintiffs by issuing instructions
  to my lawyer to write to the media houses to whom the CDs were forwarded
  for the return of the said CDs. The CDs returned from the media houses
  shall be returned by me to the plaintiffs. I undertake not to circulate
  or disseminate any CD relating to the present case in future. I have
  already returned all the CDs in my possession relating to the plaintiff
  No.2.
  
  
  
  R.O. and A.C.
  
   REVA KHETRAPAL, J.
  
  APRIL 19, 2012
  
  km
  
  
  
  I-3