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Sun Pharmaceutical Industries Ltd And Another V/S Anglo French Drugs And Industries Ltd And Another

    Petitions for Special Leave to Appeal C Nos. 33164/2014

    Decided On, 04 April 2016

    At, Supreme Court of India

    By, THE HONORABLE JUSTICE: V. GOPALA GOWDA

    For Petitioner: Mr. Sachin Gupta, Ms. Shashi Ojha, Mr. Pranav Narain



Judgment Text


The name of respondent No. 2 is deleted from the array of parties at the risk of the petitioners. I.A. No. 1 is allowed accordingly. Cause title be amended accordingly.

List I.A. No. 2 before the Court, which will hear regarding the maintainability of the application, as the change of name sought to be used without being registered before the Registrar of Trade Marks, has to be explained whether such an application can be entertained by

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this Court. (S. K. RAKHEJA)
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