JUDGEMENT

Sanjeev Kumar Chaswal, Member (T) - (1.)In the instant case, the applicant has preferred a rectification application before the Board, thereby challenging the grant of registration certificate for the trade mark No. 1544245 in class 20 to the respondent herein.
Case of the applicant

(2.)THE applicant is a family run business incorporated in 1926 and now it is a limited company in United Kingdom.
The applicant is one of the most renowned manufacturer of uniquely designed, hand -crafted and technologically highly advanced beds, mattresses, pillows etc.

(3.)THE applicant is a registered proprietor of the mark 'HYPNOS' (word). The applicant claims that the mark 'HYPNOS' was first adopted by as a trade mark several decades ago in relation to its products beds and bedding, like mattresses, pillows etc. and other allied products.


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