Cal. HC: WB Government Directed to Finalise Minimum Wage of Tea Plantation Workers Within Six Weeks  ||  Delhi HC: Woman Cannot be Held Liable for Her Lover Committing Suicide Due to Love Failure  ||  All. HC: Medical Report Determining Age of Victim in POCSO Cases to be Submitted to Court Promptly  ||  Concerns About Rise in Low-Quality Law Colleges Raised by Bar Council of India  ||  Appointment of Technical Assistants as Assistant Engineers in Tamil Nadu PWD Upheld by Supreme Court  ||  Committee to Examine Issues Relating to Queer Community Constituted by Central Government  ||  Karnataka High Court: Accused can’t be Morally Convicted by Trial Court in Absence of Legal Proof  ||  Supreme Court in Plea for 100% EVM-VVPAT Verification: Human Interference to Create Problems  ||  Bom HC: Person Cannot be Deprived of Right to Sleep by Recording Statements at Unearthly Hours  ||  Supreme Court: Enable E-Filing & Virtual Appearance Facilities At UP District Courts    

Del. HC: Use of TM by Ex-Licensee After Revocation of Licence Amounts to Infringement - (08 Nov 2023)

INTELLECTUAL PROPERTY RIGHTS

Delhi High Court has held that once the Licence has been revoked, it is impermissible for ex-licence to use the Trade Mark (TM), and the same would amount to infringement of the mark of the licensor.

Tags : DELHI HIGH COURT   TRADE MARK   INFRINGEMENT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved