IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  
  CS(OS) 1045/2014
  
  
  
  TELEFONAKTIEBOLAGET LM ERICSSON (PUBL) ..... Plaintiff
  
  Through: Ms. Prathiba M. Singh, Sr. Adv. with Mr. Saya Choudhary
  Kapur, Mr. Ashutosh Kumar and Mr. B. Prashant Kumar, Advocates.
  
  
  
  
Versus
  
  
  
  INTEX TECHNOLOGIES (INDIA) LIMITED ..... Defendant
  
  Through: Mr. Saikrishna Rajagopal, Mr. Rajiv Choudhary, Mr. J. Sai
  Deepak, Mr. Subhajit Banerjee, Mr. Aditya Kutty, Ms. Julien George and Ms.
  Sauvi Dutt, Advocates.
  
  CORAM:
  
   HON'BLE MR. JUSTICE RAJIV SAHAI ENDLAW
  
   O R D E R
  
   16.04.2014
  
  I.A. No.6741/2014 (u/S 149 CPC)
  
  
  
  1. The senior counsel for the plaintiff under instructions states that
  the deficiency in the court fees shall be made up within ten days.
  
  2. Accepting the said undertaking, the time for payment of court fees
  is extended for a period of ten days.
  
  3. The application is disposed of.
  
  Caveat No.327/2014
  
  4. The counsel for the caveator/defendant has appeared. The caveat
  stands discharged.
  
  CS(OS) 1045/2014 Page 1 of
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  I.As. No.6737/2014, 6738/2014, 6739/2014 and 6740/2014 (all for exemption)
  
  
  
  5. Allowed, subject to all just exceptions.
  
  6. The applications are disposed of.
  
  CS(OS) 1045/2014 and I.As. No.6735/2014 (u/O 39 R-1and2 CPC) and 6736/2014 (u/O
  26 R-9 CPC)
  
  
  
  7. The plaintiff has sued for permanent injunction to restrain the
  defendant from infringing the patent of the plaintiff and for recovery of
  damages of Rs.56 crores and for ancillary relief of delivery of
  infringing goods.
  
  8. Issue summons of the suit and notice of the applications to the
  defendant.
  
  9. Notice is accepted by the counsel for the defendant.
  
  10. Written statement/reply be filed within two weeks. It is made
  clear that since ad-interim order sought by the plaintiff is not being
  granted today, in case the written statement/reply is not filed within
  the said time, the hearing shall go on.
  
  11. The replication/rejoinder be filed within two days thereafter as
  sought.
  
  12. In view of the short date given, the senior counsel for the
  plaintiff does not press for ex-parte relief at this stage.
  
  13. List on 8th May, 2014 at 1415 hours.
  
  
  
  
  
   RAJIV SAHAI ENDLAW, J.
  
  APRIL 16, 2014
  
  bs
  
  
  
  CS(OS) 1045/2014 Page 2 of
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