IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  CS(OS) 1050/2014
  
  
  
  VRINGO INFRASTRUCTURE INC and ANR ..... Plaintiffs
  
  
  
  Through: Mr. Pravin Anand and Ms. T. Saukshmya and Mr. Vibhav Mithal,
  Advs.
  
  
versus
  
  
  
  NUAGE TECHSOL PVT LTD and ANR ..... Defendants
  
  
  
  Through: None.
  
  
  
  CORAM:
  
   HON'BLE MR. JUSTICE A.K. PATHAK
  
   O R D E R
  
   16.04.2014
  
  
  
  I.A. No. 6751/2014 (u/Sec. 151 CPC)
  
  Allowed, subject to all just exceptions.
  
  Application is disposed of.
  
  I.A. No. 6753/2014 (u/Sec. 151 CPC)
  
  
  
  Original documents be filed within four weeks.
  
  Application is disposed of.
  
  I.A. No. 6752/2014 (u/Sec. 149 CPC)
  
  It is submitted that court fee has been paid. Accordingly, this
  application has become infructuous and is disposed of.
  
  CS(OS) No.1050/2014 and I.A. No. 6750/2014 (u/O 39 R 1 and 2 r/w Sec. 151
  CPC)
  
  
  
  Plaint be registered as a Suit. Summons in suit and notice of the
  application be issued to the defendants through ordinary process,
  registered A.D. post and courier service, returnable for 23rd May, 2014.
  Process fee etc. be filed within a week.
  
  
  
   A.K. PATHAK, J.
  
  APRIL 16, 2014
  
  ga
  
  $ 24