LACHMAN DAS BEHARI LAL Vs. GHANSHYAM DAS JETHA NAND
LAWS(DLH)-2007-9-306
HIGH COURT OF DELHI
Decided on September 06,2007

LACHHMAN DAS BEHARI LAL Appellant
VERSUS
GHANSHYAM DAS JETHA NAND Respondents

JUDGEMENT

Badar Durrez Ahmed, J. - (1.) The plaintiff has filed this suit for permanent injunction, infringement of copyright/trademark, passing off and rendition of accounts etc. The defendants have been proceeded ex parte. The plaintiff has filed its evidence in the shape of affidavits of PW1 to PW12. The plaintiff has also filed documents which have been marked as exhibits PW 1/1 to PW 1/13. The document at page 51 filed on behalf of the plaintiff as Annexure - VIII contains the plaintiffs mark as well as the defendants' mark. The plaintiffs mark is marked as exhibit-A. The defendants' mark is marked as exhibit-B. The document at page 52 (Annexure - IX) which is a bill issued by the defendant No. 3 is marked as exhibit-C.
(2.) The plaintiff is a registered partnership firm which was constituted in 1925. Later, in 1981, due to expansion of the business, the plaintiff moved a part of its business activities as well as its head office to Delhi. The plaintiff firm is in the business of manufacturing and selling snuff through its licencees. Shri Manohar Lal Wadhwa (PW-1) is one of the partners in the firm and he has given his affidavit by way of evidence. The affidavit filed by PW1 reiterates and substantiates the contents of the plaint. Exhibit PW 1/1 is a certified copy of the registration of the firm. Exhibit PW 1/2 is a certified copy of the trademark registration of the mark SWAMI. The registration number is 301792. It is registered in Class 34 and is effective from 28.12.1974 for the sale of snuff in the States of Punjab, Rajasthan, Madhya Pradesh, Uttar Pradesh, Maharashtra, West Bengal, Haryana, Andhra Pradesh, Orissa, Assam, Sikkim, Bhutan and Nagaland. A certified copy of the copyright registration in respect of the plaintiffs SWAMI Label has also been filed and the same is exhibited as exhibit PW 1/3. The label of the plaintiff is indicated in Exhibit-A and that of the defendant Nos 1 and 2 is indicated in Exhibit B. The defendant No. 3 is the person through whom the goods of defendant Nos 1 and 2 are sold. Since the defendants have chosen not to appear, the evidence filed on behalf of the plaintiff has gone uncontroverted.
(3.) The main question that needs to be examined in the present case is whether the defendants' mark (Exhibit B) is deceptively similar to the plaintiffs mark (Exhibit A). The defendant Nos 1 and 2 were earlier manufacturing and selling their products under the mark SWAMI. However, subsequently they have changed it to SNUFF. A look at the two exhibits - Exhibit A and Exhibit B would clearly indicate that Exhibit B is deceptively similar to Exhibit A. If the two exhibits are looked at separately and not side by side then the similarity and deceptiveness become even stronger. Accordingly, I hold that the defendants' label which is represented in Exhibit B is deceptively similar to the plaintiffs label which is represented in Exhibit A. It may also be noted that the colour scheme 1 that has been employed by the defendants is virtually identical to the colour scheme employed by the plaintiff. Taking into account the class of purchasers who purchase snuff would also aggravate the situation further inasmuch as they would not be so discerning as to the mark the minute differences which have been introduced by the defendants in their label. An examination of the entire case reveals that the defendants have copied the label of the plaintiff entirely and have cleverly sought to introduce minor differences which would not be noticed by the class of purchasers who normally purchase such goods. Accordingly, in my view the plaintiff is entitled to a decree of injunction.;


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