Kerala High Court: Imposition of Unaffordable Cost is Akin to Denial of Relief  ||  SC: People Can’t be Asked to Prove Citizenship on Mere Suspicion Without Sharing Material  ||  Bombay High Court: State Government’s Decision to Hike Lease Rentals Not Arbitrary  ||  Bom. HC: State Obligated to Protect Liberty of Foreigners Coming to the Country  ||  Ker. HC: State Govt. to Form SOP for Collection of DNA Samples of Children Surrendered For Adoption  ||  SC: Court Can’t Take Cogni. of Offence Committed by Public Servant Without Following S. 19 of PC Act  ||  Karnataka HC: Illegal to Impose Condition of Furnishing Bank Guarantee While Granting Bail  ||  Allahabad High Court Makes History by Delivering Judgement in Three Languages  ||  Supreme Court: Directions Issued to States/UTs for Prevention of Overcrowding of Prisons  ||  SC: Caution Must be Exercised by Trial Court in Accepting Dock Identification of Accused Without TIP    

Delhi High Court Upholds Arbitrator’s Award Directing Transfer of Domain Name ‘Googlee’ to Google Inc - (05 Apr 2017)

Delhi HC has upheld arbitrator’s award directing a man to transfer his registered domain name ‘Googlee’ to Google Inc. on the grounds that the name of the homepage was a “slavish” imitation of the most widely used search engine.

Tags : DELHI HIGH COURT   GOOGLE INCE.   GOGLEE  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved