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Glenmark Farmaceuticals Ltd V/S Dr. Reddy S Laboratories Ltd. And Another

    Petitions for Arbitration Civil Nos. 3/2018

    Decided On, 26 March 2018

    At, Supreme Court of India

    By, THE HONORABLE JUSTICE: ADARSH KUMAR GOEL AND THE HONORABLE JUSTICE: ROHINTON FALI NARIMAN

    For Petitioner: Ms. Vinita Bhargava,Mr. Ajay Bhargava,Mr. Aseem Chaturvedi, for, M/S. Khaitan , Co., AOR And For Respondents: Ms. Neelima Tripathi



Judgment Text


The arbitration petitions are disposed of in terms of the signed order.

(USHA RANI BHARDWAJ) (PARVEEN KUMARI PASRICHA) AR CUM PS BRANCH OFFICER Signed order is placed on the file.

IN THE SUPREME COURT OF INDIA CIVIL ORIGINAL JURISDICTION ARBITRATION PETITION NO.03 OF 2018 GLENMARK FARMACEUTICALS LTD. .. PETITIONER(S) Versus DR. REDDY S LABORATORIES LTD. & ANR.

.. RESPONDENT(S) WITH ARBITRATION PETITION NO.05 OF 2018 We appoint Justice F.I. Rebello former Chief Justice of the Allahabad High Court as Arbitrator to decide the dispute between the parties in accordance with law. The parties may appear before the Arbitrator on 23rd April, 2018. The Arbitration Petitions

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stand disposed of. Pending application, if any, stands disposed of.
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