SC: Litigant Can't be Expected to Wait Indefinitely for Reasons  ||  SC: Suit is Liable to be Dismissed if Necessary Party is Not Impleaded  ||  Del HC: Recovery of Annual Report & Share Cert. from Assessee's Premises Not Incriminating Documents  ||  Delhi HC: No PMLA Proceedings After Quashing of FIR Against Accused  ||  Kerala HC Initiates Suo Motu PIL to Include 'Congenital Adrenal Hyperplasia' as Rare Disease  ||  P&H HC: Every Adult has Right to Live With Person of Choice  ||  Kerala HC: Whether Suit Falls Under Section 92 of CPC Has to be Decided Before Trial  ||  All. HC: Only Governor Can Take Action if Govt Servant Found Guilty of Misconduct After Retirement  ||  Bombay HC: Daughter Making Monetary Demand from Father Not Meant to Abet His Suicide  ||  SC Rejects Uddhav Group's Plea to Stop EC from Deciding Shinde's Claim as Real Shiv Sena    

Delhi HC Grants Interim Injunction to Britannia in Trademark Infringement Suit - (22 Nov 2021)

INTELLECTUAL PROPERTY RIGHTS

Delhi High Court has granted an ad interim injunction to Britannia Industries against an oral care seller for allegedly using it's identical trademark, GOOD DAY. The Court was of the prima facie view that Britannia's trademark, GOOD DAY, has been acknowledged to be a well-known mark and therefore it will have a right to seek injunction in terms of Section 29(4) (b) of the Trade Marks Act 1999.

Tags : DELHI HIGH COURT   BRITANNIA  

Share :        

Disclaimer | Copyright 2022 - All Rights Reserved