Karnataka HC: Can’t Provide Free Bus Service to Enable Voters to Reach Polling Booth  ||  Gau. HC Declares Levy of Court Fee at the rate of 7% for Grant of Probate as Unconstitutional  ||  Cal. HC: Can’t Say Retracted Statement to be Involuntary Without Being Examined by Court  ||  Supreme Court: Union Directed to Deport 17 Foreigners in Assam’s Transit Camps  ||  Recommendations Made by Gujarat HC for Promotions of Judicial Officers Upheld by Supreme Court  ||  SC: Can’t Charge Friends/Relative for Offence of Bigamy by Mere Presence in Second Marriage  ||  ICAI Rule Limiting Number of Tax Audits by Chartered Accountants Every Year Upheld by Supreme Court  ||  Supreme Court Explains 7 Sub-Rights that Must be Protected by State During Land Acquisition  ||  SC: Accused Can’t be Arrested by ED After Special Court has Taken Cognizance of PMLA Complaint  ||  SC: Employees Filing Writ Petitions Against Air India After its Privatisation, Not Maintainable    

Delhi High Court Refuses Interim Injunction Against RTPCR Testing Kit OMISURE - (01 Apr 2022)

INTELLECTUAL PROPERTY RIGHTS

Delhi High Court has refused to pass an ad interim injunction against Tata Medical and Diagnostics Limited, manufacturer of OMISURE, an RTPCR kit that was used to detect COVID-19 Omicron variant, in a suit filed by Mankind Pharma Limited seeking permanent injunction for infringement of trademark

Tags : DELHI HIGH COURT   AD INTERIM INJUNCTION   TATA MEDICAL AND DIAGNOSTICS LIMITED   OMISURE   COVID-19   OMICRON VARIANT   MANKIND PHARMA  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved