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Symantec Software Solutions Pvt. Ltd. & Others v/s R. Modi & Others


Company & Directors' Information:- SYMANTEC SOFTWARE INDIA PRIVATE LIMITED [Active] CIN = U74900MH1995FTC092611

Company & Directors' Information:- R S SOFTWARE (INDIA) LTD. [Active] CIN = L72200WB1987PLC043375

Company & Directors' Information:- C K SOFTWARE PRIVATE LIMITED [Active] CIN = U72501DL2000PTC106184

Company & Directors' Information:- SYMANTEC SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U72900MH2001FTC130501

Company & Directors' Information:- A. M. SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U70101WB1997PTC084181

Company & Directors' Information:- K K SOFTWARE PRIVATE LIMITED [Active] CIN = U72900DL2009PTC193030

Company & Directors' Information:- M. J. SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U72900DL2016PTC304813

Company & Directors' Information:- R V SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U51909DL2009PTC186716

Company & Directors' Information:- A K C SOFTWARE PRIVATE LIMITED [Active] CIN = U72200DL2004PTC128462

Company & Directors' Information:- C S MODI AND COMPANY PVT LTD [Active] CIN = U55101CH1987PTC008278

Company & Directors' Information:- P AND P SOFTWARE PRIVATE LIMITED [Active] CIN = U74899DL1994PTC057212

Company & Directors' Information:- SOFTWARE INDIA PRIVATE LIMITED [Active] CIN = U72200GJ1995PTC025791

Company & Directors' Information:- N. D. SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72200TG1998PTC029778

Company & Directors' Information:- I S SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U72300DL2009PTC190772

Company & Directors' Information:- T AND H SOFTWARE PRIVATE LIMITED [Active] CIN = U72200UP2000PTC025638

Company & Directors' Information:- K K SOFTWARE SOLUTIONS PRIVATE LIMITED. [Active] CIN = U72100DL1999PTC101139

Company & Directors' Information:- MODI INDIA PRIVATE LIMITED [Active] CIN = U51909HR2020PTC085865

Company & Directors' Information:- M S SOFTWARE PRIVATE LIMITED [Active] CIN = U72200DL2005PTC133997

Company & Directors' Information:- G A S SOFTWARE PRIVATE LIMITED [Active] CIN = U72200DL2004PTC127546

Company & Directors' Information:- B B SOFTWARE LTD [Strike Off] CIN = L30009WB1995PLC072361

Company & Directors' Information:- D V SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U72900WB2011PTC158651

Company & Directors' Information:- A K SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900TN2006PTC058887

Company & Directors' Information:- H K SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72200WB2001PTC093967

Company & Directors' Information:- J SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72200TZ2000PTC009229

Company & Directors' Information:- G V SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200TG2007PTC053991

Company & Directors' Information:- T X S SOFTWARE SOLUTIONS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U72200TG2007PTC055470

Company & Directors' Information:- K S M SOFTWARE PRIVATE LIMITED [Active] CIN = U72200DL2004PTC128463

Company & Directors' Information:- R B SOFTWARE PRIVATE LIMITED [Active] CIN = U72200DL2005PTC140322

Company & Directors' Information:- SOFTWARE INDIA PRIVATE LIMITED [Active] CIN = U72200RJ1995PTC010577

Company & Directors' Information:- R J SOFTWARE PRIVATE LIMITED [Active] CIN = U72200DL2005PTC133815

Company & Directors' Information:- R M G SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200TN2006PTC058855

Company & Directors' Information:- I & I SOFTWARE INDIA PRIVATE LIMITED [Strike Off] CIN = U72200TN2005PTC056262

Company & Directors' Information:- D F SOFTWARE INDIA PRIVATE LIMITED [Strike Off] CIN = U72200TZ2003PTC010629

Company & Directors' Information:- E. C. SOFTWARE INDIA PRIVATE LIMITED [Active] CIN = U72900TN2007PTC063486

Company & Directors' Information:- Q 3 INDIA SOFTWARE PRIVATE LIMITED [Active] CIN = U72900TN2007PTC065786

Company & Directors' Information:- K Y SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72200DL2005PTC136072

Company & Directors' Information:- T M I SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72200KA2005PTC036299

Company & Directors' Information:- B C L SOFTWARE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U30007MH1999PTC117922

Company & Directors' Information:- SOFTWARE SOLUTIONS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U72200MH1988PTC047924

Company & Directors' Information:- S S R SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200TG1999PTC033031

Company & Directors' Information:- M I S SOFTWARE PRIVATE LIMITED [Active] CIN = U72200TN2008PTC068694

Company & Directors' Information:- A. T. SOFTWARE PRIVATE LIMITED [Active] CIN = U72200TG1996PTC023841

Company & Directors' Information:- J A K SOFTWARE PVT LTD [Active] CIN = U72200DL2001PTC111929

Company & Directors' Information:- R R SOFTWARE PVT LTD [Under Process of Striking Off] CIN = U72200KL1991PTC006051

Company & Directors' Information:- A M H SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72200DL2005PTC132410

Company & Directors' Information:- K SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200PN2001PTC016012

Company & Directors' Information:- P D A SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72900DL2003PTC123465

Company & Directors' Information:- K C SOFTWARE PRIVATE LIMITED [Active] CIN = U74899DL1989PTC036923

Company & Directors' Information:- J P SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72200PY2003PTC001720

Company & Directors' Information:- S & P SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72100TN2008PTC068960

Company & Directors' Information:- I SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72300MH2012PTC225903

Company & Directors' Information:- MODI PRIVATE LIMITED [Active] CIN = U51900MH1946PTC005189

Company & Directors' Information:- V M SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72900PN2010PTC136847

Company & Directors' Information:- M K R SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U01122TG2004PTC044148

Company & Directors' Information:- T - SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900TN2011PTC079830

Company & Directors' Information:- T K SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900TN2015PTC100464

Company & Directors' Information:- S H SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72900TG2009PTC065812

Company & Directors' Information:- E SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U72300UP2016PTC076258

Company & Directors' Information:- H M SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72200HP2011PTC031756

Company & Directors' Information:- S N R SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72900DL2012PTC243073

Company & Directors' Information:- R K R SOFTWARE SOLUTIONS PRIVATE LIMITED [Active] CIN = U72200DL2004PTC130818

Company & Directors' Information:- C M S SOFTWARE PRIVATE LIMITED [Active] CIN = U74899DL2005PTC142352

Company & Directors' Information:- S M I T SOFTWARE COMPANY PRIVATE LIMITED [Strike Off] CIN = U74899DL2006PTC144816

Company & Directors' Information:- A D SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72200KA2002PTC030722

Company & Directors' Information:- H. A. N. R. E. J SOFTWARE PRIVATE LIMITED [Strike Off] CIN = U72200TG2008PTC062044

Company & Directors' Information:- U K SOFTWARE SOLUTIONS PRIVATE LIMITED [Strike Off] CIN = U72400TN2008PTC069019

    CS(OS). No. 1842 of 2008

    Decided On, 27 January 2015

    At, High Court of Delhi

    By, THE HONOURABLE MR. JUSTICE S.P. GARG

    For the Plaintiffs: R.K. Virmani, Sr.Advocate with P. Anand, Shantanu, Ashish, Advocates. For the Defendants: C.M. Lall, with Nancy Roy, Advocates.



Judgment Text

S.P. Garg, J.

The order is pronounced today as 23.01.2015 was declared holiday on account of Full Dress Rehearsal of Republic Day, 2015.

IA No.22920/2012 (For recalling the summons issued to witnesses)

1. The instant suit is for permanent injunction restraining infringement of copyrights, delivery up, rendition of accounts, damages etc. instituted by the plaintiffs against the defendants. After the settlement of issues on 26.10.2009 and two additional issues on 4.10.2010, the plaintiffs examined five witnesses PW-1 (Ashwin Mehta), PW-2 (Gaurav Shankar), PW-3 (Ms.Tanu Arora), PW-4 (Vinish Mehra) and PW-5 (Sachin Patel). They all except (PW-5) were cross-examined at length on various dates before the Local/Court Commissioner. The plaintiffs concluded their evidence before April 2011. On 26.04.2011 six weeks time was given to the defendants to produce evidence before the Local Commissioner. The defendants were burdened with costs Rs.10,000/- for not complying with the order and by an order dated 3.11.2011 they were directed to file list of witnesses within a week. List of witnesses filed by the defendants is on record where the defendants opted to examine Ms.Rupali Modi and other witness (if any) with the permission of the Court. It appears that subsequently an application was moved in the Registry to summon seven witnesses for examination before the Local commissioner. Summons were issued to the witnesses for appearance.

2. The instant IA has been filed to recall the order summoning these witnesses as they are officials of the plaintiffs and only purpose to examine them is to harass them. Their evidence is not at all relevant. In reply, the defendants have emphasized that all these witnesses are relevant for recording findings on two additional issues. Their names have appeared in the cross-examination of the various witnesses examined by the plaintiffs. In para No.9 reasons have been given for summoning the said witnesses.

3. Record further reveals that the plaintiffs volunteered to produce Mr.Anil Nayyar as a witness before the Court Commissioner.

4. I have heard the learned counsel for the parties and have examined the record. In the initial list of witnesses filed on record by the defendants, these witnesses were not cited or mentioned. Subsequently, the defendants without disclosing relevancy of these witnesses moved the application to summon them before the Court Commissioner. The defendants intend to examine seven witnesses who are admittedly officials /officers of the plaintiffs’ company and were not examined by them.

5. So far as PW Anil Nayyar is concerned, he has already been permitted to be examined before the Court Commissioner.

6. Regarding PW-Achuthan Sreekumar, in my view, his testimony is necessary to decide the institution of the suit by a duly authorized person. He is the Constituted Attorney of the plaintiffs and has put his signatures on the plaint on their behalf. Specific issue regarding his competence and authority to institute the suit on behalf of the plaintiffs has been settled and onus to prove it is on the defendants. The plaintiffs themselves did not opt to examine him in their evidence though admittedly he had signed and verified the plaint.

7. So far as witness Ms.Rohini Boez is concerned, the plaintiffs themselves had cited her a witness in their list of witnesses (page 216). However, she was not examined by the plaintiffs. In the crossexamination, PW-2 (Gaurav Shankar) revealed that Ms.Rohini Boez had received information regarding the alleged use of unlicenced pirated software of the plaintiffs by the defendants. Under these circumstances, she is a relevant witness to be examined.

8. Regarding PW-Inzamuni, the plaintiffs in the application have stated that he is unknown to plaintiff No.4 and his presence is not required as a witness. His name emerged only in the cross-examination of PW-1 (Ashwin Mehta). Plea of the learned counsel for the defendants is that PW-1 (Ashwin Mehta) was unable to answer the questions regarding financial dealings of the plaintiffs with BSA. I have scrutinized the crossexamination of PW-1 (Ashwin Mehta) running into 148 questions. Name of Hiroshi Inzamuni surfaced when question was put by the plaintiffs as to name the people who would have the information in detail (Q.No.116). The witness gave the name of Hiroshi Inzamuni with the rider that he was not sure. No specific role has been attributed to Hiroshi Inzamuni as to how the financial dealings of the plaintiffs with BSA are relevant for deciding the dispute between the parties. Merely because his name has surfaced in the cross-examination pursuant to the questions put by the defendants’ counsel, the witness cannot be summoned for examination.

9. The defendants intend to examine Keshav S.Dhakad and PWTarun Sawhney merely because their names have emerged in the crossexamination of PW-4 (Vinish Mehra). When asked to name the members of the Committee, PW-4 (Vinish Mehra) disclosed that the Committee comprised of Mr.Keshav S.Dhakad, the then BSA Chair and Mr.Tarun Sawhney, Director (Anti-piracy), APAC, BSA and he himself. He further replied to another question that Mr.Keshav S.Dhakad was the member representative in the Committee. There was no other company representative. Another question was put by the counsel to PW-4 (Vinish Mehra) that the witness was aware that Mr.Anil Nayar took up employment wrongfully with a private investigation agency having foreign directors while in a sensitive position in the Army and this information was known to Mr.Sawhney and Mr.Dhakad. The witness expressed his ignorance of any such alleged incriminating information. He volunteered that to his belief Anil Nayar took voluntary retirement from the Indian Army and is a pensioner. It is not disclosed as to how examination of Mr. Keshav S.Dhakad and Tarun Sawhney is relevant in the instant suit.

10. The defendants intend to summon Karishma Gandhi as in the cross-examination of PW-3 (Ms.Tanu Arora) she revealed that she had access to information regarding accounts of BSA. Perusal of the crossexamination of PW-3 reveals that all the relevant answers have been given in detail by the witness. If her testimony read as a whole, the presence of Ms.Karishma Gandhi is not required to answer any further question. She has merely stated in response to question 24 as to who in her company had access to this information. The witness has stated that at present it was Ms.Karishma Gandhi. On asking her designation, she revealed that her designation was Brand Protection Specialist.

11. In the light of the above discussion, I am of the view that t

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he evidence of Keshav S.Dhakad, Tarun Sawhney, Karishma Gandhi and Inzamuni is not relevant for resolving the controversy raised in the suit. Simply because their names have appeared in the cross-examination of certain witnesses pursuant to the questions put to them, they cannot be permitted to be examined by the defendants. 12. Regarding Anil Nayar, Achuthan Sreekumar and Rohini Boez, in my view, they are required to be examined by the defendants in their evidence. The defendants have taken the risk to examine these official witnesses of the plaintiffs at their own risk. 13. The IA stands disposed of accordingly. CS(OS) 1842/2008 Put up before the Roster Bench on 3.2.2015 for further directions.
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