MANU KAGLIWAL Vs. MAYO FOUNDATION FOR MEDICAL EDUCATION & RESEARCH
LAWS(BOM)-2017-9-344
HIGH COURT OF BOMBAY
Decided on September 07,2017

Manu Kagliwal Appellant
VERSUS
Mayo Foundation For Medical Education And Research Respondents

JUDGEMENT

K.L. Wadane, J. - (1.) Parties are referred to their original status.
(2.) Present appeal is presented by the plaintiff against the order passed below Exh. 9 in Civil Suit No. 03/2016 by the learned District Judge-1, Aurangabad on 13.07.2017.
(3.) The plaintiff filed suit for perpetual injunction restraining infringement of trademark and passing-off, damages etc., in which he has also applied for temporary injunction. The brief facts may be stated as follows.;


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