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Reckitt Benckiser Healthcare (india) Ltd V/S Emami Limited And Others

    Petitions for Special Leave to Appeal C No. 29882/2015 in FMA No. 2041/2015 passed by the High Court Of Calcutta

    Decided On, 02 November 2015

    At, Supreme Court of India

    By, THE HONORABLE JUSTICE: A. K. SIKRI AND THE HONORABLE JUSTICE: ROHINTON FALI NARIMAN

    For Petitioner: Mr. C. M. Lall,Mr. R. Jawahar Lal,Ms. Nancy Roy,Ms. Suruchii Aggarwal And For Respondents: Mr. K. V. Bishwanathan, Senior



Judgment Text


Issue notice.

Learned counsel appearing on behalf of M/s. Khaitan & Co. accepts notice. The learned senior counsel submits that no counter affidavit requires to be filed.

Learned counsel for the petitioner submits that no relief is claimed against Respondent Nos. 2 and 3 and requests that they may be deleted. At request, respondent Nos. 2 and 3 stand deleted.

Both the counsel accept that the matter be heard finally on the paper books of the special leave petition. List the matter on 04.12.2015 for final disposal. Further documents, if any, are permit

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ted to be filed. (Nidhi Ahuja) (Renu Diwan)
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