JANSPORT APPAREL CORP Vs. D S PAUL
LAWS(DLH)-2007-10-60
HIGH COURT OF DELHI
Decided on October 11,2007

JANSPORT APPAREL CORP. Appellant
VERSUS
D. S. PAUL Respondents

JUDGEMENT

BADAR DURREZ AHMED, J. - (1.) This is an application under Order 23 Rule 3 CPC read with Section 151 of the Code of Civil Procedure, 1908 filed by the plaintiff and the defendant, requesting this Court to record the compromise that had been arrived at between the parties and to pass a decree in terms of prayers contained in paragraph 23 (a), (b) and (d) of the plaint in favour of the plaintiff and against the defendant. It is also stated that the plaintiff gives up all other prayers.
(2.) The plaintiff had filed the suit for permanent injunction restraining the defendant from infringing the plaintiff's trademark and/ or passing off its goods as those of the plaintiff's. The suit was also for damages.
(3.) During the pendency of the suit, the defendant and the plaintiff have decided to settle the matter and have arrived at a compromise. The defendant has acknowledged the plaintiff to be the proprietor of the trademark "JANSPORT" in respect of luggage, apparel and other lifestyle goods. The defendant has undertaken that it will not manufacture, sell, offer for sale, advertise or directly or indirectly deal in leather and imitation leather bags, duffel bags, briefcases, back packs, rucksacks, travelling bags, umbrellas and related products under the trademark "JANSPORT" and any other mark as may be deceptively similar to the plaintiff's trademark "JANSPORT" so as to amount to infringing the trademark No. 730987 in Class 18 or to do any other thing which would be likely to lead to passing off the defendant's goods as those of the plaintiff's. The defendant has also submitted that it has destroyed all labels, packaging, dies, blocks, stationery and all other printed matter bearing the trademark "JANSPORT" and has no inventory of the infringing material in its possession. The 34 bags that were seized by the Local Commissioner and which were handed over to Ms Mamta Taneja on superdari, shall now be handed to the plaintiff who shall remove the "JANSPORT" logo from those bags and after such removal, which shall be in the presence of the defendant, return the same to the defendant.;


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