IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  
  W.P.(C) 1772/2015
  
  
  
  BIRENDER SANGWAN ..... Petitioner
  
  Through: Mr. Joginder Sukhija with
  
  Ms. Karuna Chhatwal, Advs.
  
  
  
  
Versus
  
  
  
  UNION OF INDIA and ORS ..... Respondents
  
  Through: Mr. Amit Mahajan, CGSC with
  
  Mr. Krishanu Barua, Adv. for R-1 and 2.
  
  
  
  CORAM:
  
   HON'BLE THE CHIEF JUSTICE
  
   HON'BLE MR. JUSTICE RAJIV SAHAI ENDLAW
  
  
  
   O R D E R
  
   25.02.2015
  
  
  
  This petition, by way of Public Interest Litigation, is filed
  
  seeking a direction to the respondents to include ?Coronary Stents? in the National List of Essential Medicines (NLEM) thereby controlling the
  sale price of the same.
  
  Having heard the learned counsel for the petitioner and the learned
  Standing Counsel appearing for the Union of India and having regard to
  the contents of the petition, without expressing any opinion on merits of
  the case we deem it appropriate to dispose of the writ petition with a
  direction to the respondents No.1 and 2 to treat this petition as a
  representation and pass an appropriate order in accordance with law
  within a period of 3 months from today. The said order shall be
  communicated to the petitioner and the petitioner is at liberty to avail
  the appropriate remedies available under law for redressal of the further
  grievance, if any.
  
  The writ petition is accordingly disposed of.
  
  
  
  
  
  CHIEF JUSTICE
  
  
  
  
  
  
  
  RAJIV SAHAI ENDLAW, J
  
  FEBRUARY 25, 2015
  
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