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M/s. Oyster Labs Limited v/s M/s. Oyster Health Care Pvt. Ltd.,


Company & Directors' Information:- OYSTER LABS LTD [Active] CIN = U24246HR1986PLC023570

Company & Directors' Information:- S Q L LABS PRIVATE LIMITED [Strike Off] CIN = U85195AP2005PTC046454

Company & Directors' Information:- H & W LABS PRIVATE LIMITED [Active] CIN = U24100DL2015PTC278840

Company & Directors' Information:- S & A LABS PRIVATE LIMITED [Strike Off] CIN = U74900WB2009PTC134263

Company & Directors' Information:- G G LABS PRIVATE LIMITED [Active] CIN = U72300UP2015PTC069958

Company & Directors' Information:- S B LABS PVT. LTD [Active] CIN = U85195RJ1993PTC007368

Company & Directors' Information:- V K LABS PRIVATE LIMITED [Strike Off] CIN = U73100KA1978PTC003288

Company & Directors' Information:- B K LABS PRIVATE LIMITED [Strike Off] CIN = U24230MH2000PTC129333

Company & Directors' Information:- A S T LABS PRIVATE LIMITED [Strike Off] CIN = U24232TG2010PTC071132

Company & Directors' Information:- S J LABS PRIVATE LIMITED [Strike Off] CIN = U24100UP2013PTC060604

Company & Directors' Information:- S I M A LABS PRIVATE LIMITED [Strike Off] CIN = U29253DL2014PTC268019

Company & Directors' Information:- C & C LABS PRIVATE LIMITED [Strike Off] CIN = U24297TN2007PTC065867

    M.P. No.92/2008 in ORA/134/2007/TM/DEL

    Decided On, 20 August 2008

    At, Intellectual Property Appellate Board

    By, HONBLE SHRI Z. S. NEGI
    By, CHAIRMAN & HONBLE MS. S. USHA
    By, TECHNICAL MEMBER

    For the Appellant: U.S. Sharma, Advocate. For the Respondent: None.



Judgment Text

(Circuit Bench at New Delhi)


Hon?ble Shri Z.S. Negi, Chairman:


Counsel for the applicant present. None appeared on behalf of the respondent. A copy of Miscellaneous Petition No.92 of 2008 have been served on the respondent. However, the rectification application has been received back with the postal remark ?Not Known?. In view of service of Miscellaneous Petition on the respondent, the Registry is directed to serve notice on Form ?C? alongwith copy of the rectification application at the same address at which the M.P. was sent to the respondent. In case the Form ?C? comes back undelivered again, the applicant has to file proper application seeking permission for substituted s

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ervice. The Miscellaneous Petition No.92 of 2008 is ordered on the above terms.
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