IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  
  O.M.P. 958/2012
  
  
  
  VENKAM RAJU VANAPALA and ANOTHER ..... Petitioners
  
  Through Mr.Ashu Kansal, Adv.
  
  
  
  
versus
  
  
  
  VALUEFIRST DIGITAL MEDIA PVT LTD and OTHTERS
  
  ..... Respondents
  
  Through Mr.Sudhir Nandrajog, Sr.Adv. with
  
  Mr.Vikram Patralekh and Mr.Diwacar, Advs.
  
  
  
  CORAM:
  
  HON?BLE MR. JUSTICE MANMOHAN SINGH
  
  
  
   O R D E R
  
   11.01.2013
  
  
  
  I.A. No.407/2013 and OMP No.958/2012
  
  
  
  This is an application filed by the petitioners under Section 151
  CPC for withdrawal of the petition. It is stated in the application that
  the parties have amicably resolved all their disputes and have entered
  into a Settlement Agreement dated 11th December, 2012.
  
  In view of the statement made in the application, the same is
  allowed. The petition being OMP No.958/2012 is dismissed as withdrawn.
  No costs.
  
  
  
  
  
   MANMOHAN SINGH, J.
  
  JANUARY 11, 2013/ka
  
  $ 63