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Suzlon Energy Ltd v/s Suzlon Cotton Mills Pvt Ltd

    CMA.Nos. 1809 to 1811 of 2018 & CMP.Nos. 13928 to 13930 of 2018
    Decided On, 05 August 2021
    At, High Court of Judicature at Madras
    By, THE HONOURABLE MR. JUSTICE S.M. SUBRAMANIAM
    For the Petitioner: ---- For the Respondent: ----


Judgment Text
1.The matter is listed under the caption, 'For Being Mentioned'.

2. As the learned counsel for the appellant made a submission that yet another proceedings are pending before the Intellectual Property Appellate Board [IPAB], this Court has recorded that and a final order was passed in CMA Nos.1809 to 1811 of 2018 on 17.03.2021. Further, the appellant was granted with liberty to pursue the matter before the IPAB.

3. However, the learned counsel for the appellant brought to the notice of this Court that after passing of the order by this Court, in April 2021, the IPAB was abolished and all the pending matters are transferred to the High Court.

4. In view of the change of circumstances, paragraph Nos.8 and 9 of the orders dated 17.03.2021 in CMA Nos.1809 to 1811 of 2018, stand modified as under: “The appellant is at liberty to pursue the pending matters now transferred from IPAB to the High Court and thereafter, they are at liberty to proceed with the trial in the suit, which is pending before the learned Princip

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al District and Sessions Judge, Tiruppur.” 5. Registry is directed to issue the revised order.
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