All. High Court Explains ‘Prima Facie Satisfaction’ of Magistrate Before Summoning/Issuing Process  ||  Kar. HC: Self-Acquired Property Thrown in Common Hotchpot Shall be Treated as Joint Family Property  ||  Bom. HC: Candidates Converting to EWS After Striking Down of SEBC Act Ineligible For Age Relaxation  ||  Del. HC: DDA & MCD Must Put Structural Reforms In Place to Deal With Issue of Illegal Construction  ||  Delhi High Court Dismisses Plea Seeking to Block Article Published By The Print on RAW  ||  Supreme Court: Apple Not Responsible to Trace Stolen Iphone Through Unique Identity Number  ||  Del. HC: Mitsubishi Corporation Can’t Deduct TDS on The Amount Not Chargeable to Tax in India  ||  Delhi HC: Prospective Adoptive Parents Can't Demand Their Choice on Which Child to Adopt  ||  Supreme Court: Termination of Woman Nursing Officer on Grounds of Her Marriage is Unconstitutional  ||  Supreme Court: Accused Absolved of Charges Under IPC Can’t Be Charged Under UP Gangsters Act    

Delhi HC: Phonetic Identity an Important Index to Test Deception - (26 Apr 2022)

INTELLECTUAL PROPERTY RIGHTS

Delhi High Court has ruled that the phonetic identity or similarity is a significant index of similarity or deceptive similarity of one mark next to the other competing mark and that the tests of phonetic, visual and structural similarity or identity are disjunctive and not conjunctive.

Tags : DELHI HIGH COURT   PHONETIC IDENTITY   DISJUNCTIVE   CONJUNCTIVE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved