RAMDEV FOOD PRODUCTS PVT LTD Vs. ARVINDBHAI RAMBHAI PATEL
LAWS(SC)-2006-12-75
SUPREME COURT OF INDIA
Decided on December 07,2006

RAMDEV FOOD PRODUCTS PVT. LTD. Appellant
VERSUS
ARVINDBHAI RAMBHAI PATEL Respondents

JUDGEMENT

- (1.)I.A. Nos. 25-26 in CIVIL APPEAL NOS. 8815-8816 OF 2003
These applications have been filed purported to be under Section 152 of the Code of Civil Procedure, 1908 for corrections of certain typographical errors in the judgment of this Court dated 29.08.2006.

One of the typographical errors which has crept in is in line 3 of direction (iii) of the findings insofar as in stead and place of the word "respondents" after the words "belonging to" and before the words "on usual terms", the words "Respondent No. 7" should appear. There is no opposition to the aforementioned prayer.

(2.)There is also no opposition in regard to the prayer for deleting the words "Or M/s. Ramdev Exports Arvindbhai Group" appearing in the aforesaid direction as the firm does not manufacture any product.
(3.)The respondents, however, opposed the prayer of the applicant in regard to the deletion of the word "manufactured" after the words "This product" and before the words "and marketed by M/s. Ramdev Masala (Arvindbhai Group)".


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