Direction by UP Govt. to Display Name of Shop Owners During Kanwar Yatra Challenged in SC  ||  Del. HC: DDA Criticized for Not Taking Measures for Beautification of District Park  ||  Order Holding that Watching Child Porn Isn’t an Offence, Recalled by Karnataka HC  ||  Uttarakhand HC: Can’t Hold Husband Guilty for Unnatural Sex Under Section 377 of IPC  ||  Cal. HC: Applications Related to ICA Can be Entertained by Single Judge of Commercial Division  ||  Bom. HC: Stock Broker Can’t be Booked for Duping Shareholders Only for Forwarding Whatsapp Messages  ||  Del. HC: PIL Seeking Removal of Videos of Women and Minor on YouTube, Refused  ||  Del. HC: PIL Seeking Removal of Videos of Women and Minor on YouTube, Refused  ||  Del. HC: Delhi Govt. Directed to Implement Hybrid Courts Project on Priority Basis  ||  SC: Dispute regarding Discharge of Contract is Arbitrable as per Arbitration Agreement    

Telefonktiebolaget LM Ericsson v. Lava International Ltd. - (High Court of Delhi) (01 Mar 2016)

Ericsson to reveal licensing agreements in confidentiality club

MANU/DE/0737/2016

Intellectual Property Rights

The Delhi High Court, hearing a patent dispute between Ericsson and Lava International granted Ericsson’s application to continue the matter under the veil of a ‘confidentiality club’. Simply put, such confidentiality measures are put in place during the course of legal proceedings to restrict the spread of sensitive information - in this case commercial information about licensing and pricing of patents pertaining to cellular transmission. Both parties will be restricted in the number of lawyers and experts who can peruse confidential information and are barred, unsurprisingly, from discussing the same in other legal proceedings or publicly.

The dispute between the companies hinges on Ericsson’s claim that Lava infringed several of its patents, used in mobile phones. The court will also have to determine if Ericsson charges licensees fair, reasonable and non-discriminatory rates for its parcel of Standard Essential Patents. It is for the latter that Ericsson requested confidential proceedings, though Lava submitted that since licensing rates are not confidential information, it is indicative of unfair licensing practices.

Relevant : Mr. M. Sivasamy vs. Vestergaard Frandsen A/S and Ors. MANU/DE/1724/2009 MVF 3 APS & Ors. vs. M. Sivasamy & Ors. MANU/DE/5492/2012

Tags : CELLULAR   FRAND   LICENSING RATE   CONFIDENTIALITY  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved