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Calcutta High Court
Itc Limited vs Crescendo Tobacco Agency & Anr on 11 December, 2012
Author: Banerjee

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ORDER SHEET

G.A. No. 3230 of 2012

APO No. 183 of 2011

CS 3 of 2011

IN THE HIGH COURT AT CALCUTTA Civil Appellate Jurisdiction ORIGINAL SIDE

ITC LIMITED

Versus

CRESCENDO TOBACCO AGENCY & ANR BEFORE:

The Hon'ble JUSTICE BANERJEE The Hon'ble JUSTICE SHUKLA KABIR (SINHA) Date : 11th December, 2012. Appearance:

Mr. Anidya Mitra, Sr. Advocate with Mr. S. Mukherjee Ld. Advocate for the appellant. Mr. Pratap Chatterjee, Sr. Advocate with Mr. R. Biswas, ld. Advocate for the respondent. The Court :- In a trademark action the respondent wishes to rely on the photographs of four cigarette packets that according to them would be necessary to be adduced as additional evidence. Learned Advocate General appearing for the appellant opposes such prayer and prays for liberty to file affidavit-in-opposition to the said application. Mr. Chatterjee appearing for the applicant respondent does not oppose such prayer.

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Learned Advocate General wants to file the affidavit by 4th January, 2013. Such leave is granted. Reply, if any, to be filed by 14th January, 2013. This application will appear in the list on 15th January, 2013.

Urgent certified copy of this order, if applied for, be given to the parties upon compliance of all formalities.

(BANERJEE, J.)

(SHUKLA KABIR (SINHA), J.) dg/