BABY FOOD PRODUCTS LTD. Vs. NABISCO BISCUIT & BREAD FACTORY LTD.
LAWS(BANG)-2009-7-4
SUPREME COURT OF BANGLADESH
Decided on July 16,2009

Baby Food Products Ltd. Appellant
VERSUS
Nabisco Biscuit And Bread Factory Ltd. Respondents

JUDGEMENT

MD.ABDUL MATIN, J. - (1.) This review petition is directed against the judgment and order dated 09.06.2008 passed by the Appellate Division in Civil Petition for Leave to Appeal No.71 of 2006 dismissing the petition.
(2.) Civil Petition for Leave to Appeal No.71 of 2006 arose out of the judgment and order dated 28.06.2005 passed by the High Court Division in Trade Mark Application No.13 of 2002 filed by the respondent No.1 under Section 46 of the Trade Marks Act, 1940, allowing the application and making the Rule absolute and directing the registered Trade Mark No.21508 dated 18.12.1984 in Class-30 to be varied by way of deletion or omission of the words (XXX) both English and Bangla.
(3.) The facts, in short, are that the respondent No.1 has been engaged in the business of manufacturing and marketing of biscuits of various types of best possible quality for the last five decades.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.