w w w . L a w y e r S e r v i c e s . i n



Darshan Infocom Services Private Limited v/s Star India Pvt. Ltd. & Another

    PETITION No.40(C) OF 2005, (M.A.No. 114 of 2005)

    Decided On, 08 March 2006

    At, Telecom Disputes Settlement Appellate Tribunal New Delhi

    By, THE HONBLE MR. JUSTICE N. SANTOSH HEGDE
    By, CHAIRPERSON

    For Petitioner: Mr.Prabhat Kumar,Advocate. For Respondent: R1, Mr.Gopal Jain with Mr.Sarvesh Singh, Ms.Kanika Agnihotri, Advocates.



Judgment Text

Learned counsel for the petitioner submits that since the petitioner has no subsisting agreement for the current year with the respondent for receiving signals, it will approach the respondent for entering into a subscription agreement on agreed terms. Hence he seeks permission to withdraw this petition for the above purpose. He submits that withdrawal of this petition is without prejudice to his rights to enter into the subscription agreement with the respondent.


2. The above statemen

Please Login To View The Full Judgment!

t is recorded and the petition is dismissed as withdrawn.
O R