Utt. HC: Conditional Liberty Must Override Statutory Embargo Under NDPS Act  ||  Utt. HC: While Exercising Inherent Jurisdiction, HC Does Not Function As Court of Appeal or Revision  ||  Pat. HC: Alcohol Consumption Cannot be Conclusively Proved Through Breath Analyzer Report  ||  Ker. HC: Emp. Messaging in Pvt. Whatsapp Group About Safety of Company Doesn’t Attract Disc. Proc.  ||  Ker. HC: Circular Issued to Enable Service of Notice, Summons Through E-Post in Trivandrum  ||  Gau. HC: Compensation Denied Over Death of Man Not Proved to be Bonafide Passenger  ||  Madras HC: Public Service is Being Performed by Lawyers, They Cannot be Denied Funds  ||  Gau. HC: Compensation Awarded to Wife of Deceased Driver Enhanced  ||  Bom. HC: Bar Council of Mah. & Goa Directed to Take Action Against Lawyer Who Appeared Without Band  ||  Delhi High Court: Bail Granted to Chief Minister Arvind Kejriwal in Liquor Policy Scam Case    

Bombay HC Issues Restrain Order against FMCG Company for Infringing Realtor Kalpataru’s Trademark - (10 Sep 2015)

Bombay High Court has granted realty developer Kalpataru Properties‘ request for a preliminary injunction restraining fast moving consumer goods (FMCG) company "Kalpataru Group" for infringing Kalpataru's trademark and trade-name.

Tags : BOMBAY HIGH COURT   KALPATARU GROUP   KALPATARU PROPERTIES   TRADEMARK INFRINGMENT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved