Cal. HC: WB Government Directed to Finalise Minimum Wage of Tea Plantation Workers Within Six Weeks  ||  Delhi HC: Woman Cannot be Held Liable for Her Lover Committing Suicide Due to Love Failure  ||  All. HC: Medical Report Determining Age of Victim in POCSO Cases to be Submitted to Court Promptly  ||  Concerns About Rise in Low-Quality Law Colleges Raised by Bar Council of India  ||  Appointment of Technical Assistants as Assistant Engineers in Tamil Nadu PWD Upheld by Supreme Court  ||  Committee to Examine Issues Relating to Queer Community Constituted by Central Government  ||  Karnataka High Court: Accused can’t be Morally Convicted by Trial Court in Absence of Legal Proof  ||  Supreme Court in Plea for 100% EVM-VVPAT Verification: Human Interference to Create Problems  ||  Bom HC: Person Cannot be Deprived of Right to Sleep by Recording Statements at Unearthly Hours  ||  Supreme Court: Enable E-Filing & Virtual Appearance Facilities At UP District Courts    

Lal Babu Priyadarshi v. Amritpal Singh - (27 Oct 2015)

Title of religious text not ordinarily registrable as trade mark

MANU/SC/1260/2015

Intellectual Property Rights

The Supreme Court left little room for interpretation in its ruling against registration of a trade mark in ‘Ramayan’ to be used on packaging for incense sticks, perfumes and the like. It replied resoundingly “NO”, to the question of whether a person could claim trade mark in the title of a holy text. However, it added that with suitable suffixes or prefixes, the title could be made to lose its religious sanctity and thus become registrable. The Court also noted, perhaps wryly, that with over 20 traders in Patna alone using ‘Ramayan’ in some form or other for the same products, its discussion on registration was moot, given the word had “become public[i] juris” and common to trade.

Whereas prominent religious text as a trade mark may at first appear forbidden legal territory, it was very much a case of the Gods striking fear in the heart of the law makers just as much. The Standing Committee which submitted reports on the Trade Marks Bill, 1993, chose to take a passive approach in ‘cleansing’ the intellectual property system of religious marks. Fearing “chaos in the market”, the Committee had instead recommended removing registered marks on receiving complaints, and not registering such afresh.

Relevant : National Bell Co. v. Metal Goods Mfg. Co. (P) Ltd. and Anr. MANU/SC/0369/1970 Mumbai International Airport Private Limited v. Golden Chariot Airport and Anr. MANU/SC/0746/2010 Section 9 Trade Marks Act, 1999 Act

Tags : TRADE MARK   RELIGIOUS TEXT   TITLE   PUBLIC JURIS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved