Delhi HC: Difference in Layout is of No Consequence if Essential Feature of Trademark Infringed  ||  Allahabad HC: Parliament has Responsibility to Restrain Criminals from Entering Into Politics  ||  Delhi HC Refuses to Vacate Stay on Direction to Enforce CM's Speech Promising Rent Relief  ||  J&K&L HC: Judges Must Refrain from Making Derogatory Remarks Against Parties  ||  Delhi HC: Courts Should be Sensitive When Poor And Deprived Knock at its Doors  ||  CESTAT: Law Does Not Mandate Customs Broker to Physically Verify Address of Client  ||  Orissa HC: Appeal Can’t be Dismissed on Sole Ground of Non-Submission of Certified Order  ||  ITAT: Deposit of Banned Notes Received Out of Cash Sales During Demonetization Period is Valid  ||  ITAT: Arrangement Between Spouse Without Real Money Exchange Not Amount to Unexplained Investment  ||  ITAT: 100% Deduction U/S 80IC of IT Act allowable when Industry undergone Substantial Expansion    

Delhi HC Grants Permanent Injunction Along With ?3 Lacs Compensation in Trademark Infringement Suit - (23 May 2022)

INTELLECTUAL PROPERTY RIGHTS

Delhi High Court while dealing with a trademark infringement suit filed by Cable News Network (CNN) news channel has granted a permanent injunction against various entities over the use of the identical mark 'CNN' while providing similar news services.

Tags : DELHI HIGH COURT   CNN NEWS   PERMANENT INJUNCTION   TRADEMARK INJUNCTION  

Share :        

Disclaimer | Copyright 2022 - All Rights Reserved