WANDER LIMITED Vs. ANTOX INDIA PRIVATE LIMITED
LAWS(SC)-1990-4-78
SUPREME COURT OF INDIA (FROM: MADRAS)
Decided on April 26,1990

Wander Limited Appellant
VERSUS
Antox India Private Limited Respondents


Referred Judgements :-

PRINTERS MYSORE PRIVATE LIMITED VS. POTHAN JOSEPH [RELIED ON ]



Cited Judgements :-

RECKITT BENCKISER HEALTHCARE INDIA LIMITED VS. EMAMI LIMITED [LAWS(CAL)-2015-1-33] [REFERRED TO]
SUBHASH SATYA VS. RAM NARAIN [LAWS(ALL)-1992-4-20] [RELIED ON]
BAKER HUGHES SINGAPORE VS. SHIV-VANI OIL AND GAS EXPLORAT ION SERVICES LT D [LAWS(BOM)-2014-11-8] [REFERRED TO]
CEDILA HEALTH CARE LTD VS. DABUR INDIA LTD [LAWS(DLH)-2008-9-205] [REFERRED TO]
ANSUL INDUSTRIES VS. SHIVA TOBACCO COMPANY [LAWS(DLH)-2007-1-98] [REFERRED TO]
EASTERN BOOK COMPANY VS. NAVIN J DESAI [LAWS(DLH)-2002-9-164] [REFERRED]
FRITCO LAY INDIA VS. UNCLE CHIPPS PRIVATE LIMITED [LAWS(DLH)-2000-5-103] [REFERRED]
KAVERI HOTELS PRIVATE LIMITED PRESENTLY KNOWN AS CHOUKI DHANI MOTELS (GUJ.) PVT. LTD. VS. INTELLECTUAL PROPERTY APPELLATE BOARD [LAWS(GJH)-2015-1-10] [REFERRED TO]
EDGAR MELO FURTADO S/O ALBERTO MELO FURTADO VS. STATE OF GOA [LAWS(BOM)-2018-8-111] [REFERRED TO]
AXIS BANK LIMITED VS. MADHAV PRASAD AGGARWAL & ORS [LAWS(BOM)-2018-10-159] [REFERRED TO]
TATA PROJECTS LIMITED VS. BANK OF BARODA SHARJAH BRANCH [LAWS(BOM)-2018-11-174] [REFERRED TO]
DILIP VOICUNTO SINAI BOBO VS. VOICUNTO XABULI SINAI BOBO (SINCE DECEASED) [LAWS(BOM)-2020-9-188] [REFERRED TO]
MANIYARI HOTELS PVT LTD VS. AIHAANA ACHARIYA SHARMA [LAWS(BOM)-2021-7-60] [REFERRED TO]
KAMAKHYA MISHRA VS. RAM AVATAR BHAR [LAWS(GAU)-2021-11-25] [REFERRED TO]
LALIT KUMAR BABULAL RAVAL VS. RED FOX PRETECTION SERVICES PVT LTD [LAWS(GJH)-2014-11-117] [REFERRED TO]
SHAMBHUBHAI PRAHLADBHAI THAKOR VS. LAXMIBEN D/O DAHYABHAI PRAHLADBHAI THAKOR [LAWS(GJH)-2021-2-16] [REFERRED TO]
UNITED ESTATE AND ORS VS. PEBBLE BAY DEVELOPERS PVT LTD AND ORS [LAWS(KAR)-2012-9-476] [REFERRED]
NOOR MOHAMMAD VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2018-10-166] [REFERRED TO]
N. DINESH KUMAR VS. SHWETA KHANDELWAL [LAWS(KAR)-2021-3-48] [REFERRED TO]
INTERNATIONAL ASSOCIATION OF LIONS CLUBS VS. ASSOCIATION OF LIONS INDIA AND ORS. [LAWS(BOM)-2008-8-269] [REFERRED TO]
KONDA NARSIMHA REDDY VS. KONDA TIRUPATHI REDDY [LAWS(APH)-2015-5-6] [REFERRED TO]
ARPITA GHOSH VS. UNIVERSITY OF CALCUTTA & OTHERS [LAWS(CAL)-2017-8-166] [REFERRED TO]
VIDYADHAR SITARAM MOKAL VS. BARKATULLAH ALLHASAN SHAIKH [LAWS(BOM)-2013-5-11] [REFERRED TO]
OLGA DSOUZA VS. M/S. NITIN DEVELOPERS PVT. LTD. [LAWS(BOM)-2020-7-64] [REFERRED TO]
SHAROKH KERSI NIKORAWALLA VS. KHORSHED FAREDOON DALAL AND ORS [LAWS(BOM)-2019-4-299] [REFERRED TO]
U.VARADARAYA NAYAK VS. S.K.ANAND [LAWS(DLH)-2013-12-101] [REFERRED TO]
S B L LIMITED VS. HIMALAYA DRUG COMPANY [LAWS(DLH)-1997-7-9] [REFERRED]
DILIPBHAI AMBALAL BHATIYA HUF SATTELLITE TENNIS CLUB VS. SHREYASH PRATISTHAN YANE SHREYASH FOUDATION SANTHA, CHA [LAWS(GJH)-2011-8-272] [REFERRED TO]
CADILA HEALTHCARE LTD VS. SPECIALITY MEDITECH PRIVATE LIMITED [LAWS(GJH)-2009-10-223] [REFERRED TO]
LIVING MEDIA INDIA LTD. AND ORS. VS. ALPHA DEALCOM PVT. LTD. AND ORS. [LAWS(DLH)-2016-1-224] [REFERRED TO]
GILLETTE INDIA LIMITED VS. RECKITT BENCKISER (INDIA) PRIVATE LIMITED [LAWS(MAD)-2018-4-556] [REFERRED TO]
SHREE SAMSTHANA MAHABALESHWARA DEVA GOKARNA VS. U. F. M ANANTHRAJ [LAWS(KAR)-2020-8-447] [REFERRED TO]
ROCKY MUTHAPPA RAI VS. ANURADHA MUTHAPPA RAI [LAWS(KAR)-2021-7-122] [REFERRED TO]
RENUKA KUMARI VS. SANTHOSH KUMARI [LAWS(KER)-2018-7-519] [REFERRED TO]
HARISH VELJIBHAI JOSHI THROUGH POA DARSHAN HARISHBHAI JOSHI VS. JITENDRA VELJIBHAI JOSHI [LAWS(GJH)-2022-4-3] [REFERRED TO]
HARSHIT INDRAVADAN TALATI VS. HEIRS AND LEGAL REPRESENTATIVES OF DIVYESHBHAI RANCHODBHAI PATEL [LAWS(GJH)-2018-10-27] [REFERRED TO]
AIRPORTS AUTHORITY OF INDIA VS. TDI INTERNATIONAL INDIA LTD [LAWS(DLH)-2022-8-52] [REFERRED TO]
NUTRICA PUSTI HEALTHCARE PVT. LTD. VS. MOREPEN LABORATORIES LTD. [LAWS(DLH)-2021-4-112] [REFERRED TO]
AASHIANA ROLLING MILLS LTD VS. KAMDHENU LTD [LAWS(DLH)-2018-8-365] [REFERRED TO]
DART INDUSTRIES INC & ANR VS. POLYSET PLASTICS PVT LTD & ORS [LAWS(DLH)-2018-8-31] [REFERRED TO]
CADILA HEALTH CARE LIMITED VS. CADILA PHARMACEUTICALS LIMITED [LAWS(SC)-2001-3-54] [REFERRED TO]
COLGATE PALMOLIVE INDIA LIMITED VS. HINDUSTAN LEVER LIMITED [LAWS(SC)-1999-8-175] [REFERRED]
S M DYECHEM LIMITED VS. CADBURY INDIA LIMITED [LAWS(SC)-2000-5-10] [REFERRED .]
TIMES ECONOMY INDIA LTD VS. BENNETT COLOMAN AND CO LTD [LAWS(PAT)-1996-12-25] [FOLLOWED ON]
UNION PUBLIC SERVICE COMMISSION VS. CHANDAN KUMAR [LAWS(DLH)-2015-12-581] [REFERRED]
EVEREADY INDUSTRIES INDIA LTD VS. SANJAY CHADHA [LAWS(DLH)-2011-11-90] [REFERRED TO]
INDUSTRIAL GASES LTD VS. KAMSUP INDUSTRIAL GASES LTD [LAWS(CAL)-1995-6-8] [REFERRED TO]
PUNIT BERIWALA VS. SUVA SANYAL [LAWS(CAL)-1997-7-7] [REFERRED TO]
AJAY NARAIN VS. AARTI SINGH [LAWS(DLH)-2000-3-99] [REFERRED]
HIROO KHUSHALANI VS. BAKER HUGHES LTD [LAWS(DLH)-2000-7-16] [REFERRED . [PARA 9]]
BRIJGOPAL SHIVGOPAL LULANI VS. BARAKATBHAI HABIBHAI SOMANI [LAWS(BOM)-2005-10-36] [REFERRED TO]
UNIVERSAL TWIN LABS VS. RANBAXY LABORATORIES LIMITED [LAWS(BOM)-2008-11-127] [REFERRED TO]
DAWOODI BOHRA SAMAJ VS. GRAM PANCHAYAT SARGAWAN, THROUGH SARPANCH, NARAY [LAWS(CHH)-2017-11-90] [REFERRED TO]
HARDEO TRADERS PVT LTD VS. STATE OF CHHATTISGARH AND ORS [LAWS(CHH)-2015-11-56] [REFERRED]
ADITYA BIRLA FINANCE LTD. VS. MCLEOD RUSSEL INDIA LTD. [LAWS(CAL)-2022-6-74] [REFERRED TO]
KHAN MOHAMAD KHAN VS. JAM MOHAMMAD KHAN [LAWS(CAL)-2015-6-25] [REFERRED TO]
CPI INDIA I LTD VS. BPTP LTD [LAWS(DLH)-2012-10-19] [REFERRED TO]
SUZLON ENERGY LTD. VS. VISHAL PLASTOMAR PVT. LTD. [LAWS(GJH)-2007-9-72] [REFERRED]
PINE LABS PVT. LTD. VS. GEMALTO TERMINALS INDIA PVT. LTD AND ORS. [LAWS(DLH)-2009-12-258] [REFERRED TO]
SAVIA MELO FURTADO E BARROS VS. HERITAGE PRINCES REAL ESTATE DEVELOPERS [LAWS(BOM)-2016-4-239] [REFERRED]
LILLY SEQUEIRA, PAEDIATRIC DOCTOR VS. AIRES INAUDINO PURIFICACAO DE BASILIO DIAS [LAWS(BOM)-2016-8-189] [REFERRED]
A VISWANATHAN VS. MADRAS RACE CLUB REPRESENTED BY ITS SECRETARY S M KARTHIKEYAN [LAWS(MAD)-2018-4-1599] [REFERRED TO]
THE CHAMBER OF COMMERCE AND INDUSTRY AND ORS. VS. Y.V. SHARMA AND ORS. [LAWS(J&K)-2020-6-2] [REFERRED TO]
SHABNAM DHILLON VS. ZEE ENTERTAINMENT ENTERPRISES LTD [LAWS(DLH)-2019-5-327] [REFERRED TO]
NATCO PHARMA LTD. VS. BRISTOL MYERS SQUIBB HOLDINGS IRELAND UNLIMITED COMPANY [LAWS(DLH)-2019-7-174] [REFERRED TO]
NEWSCLICK.IN PUBLISHER OF ARTICLE THROUGH PRABIR PURKAYASTHA VS. ADANI POWER RAJASTHAN LIMITED [LAWS(GJH)-2022-4-2] [REFERRED TO]
LARK LABORATORIES INDIA LIMITED VS. MEDICO INTERPHARMA LIMITED [LAWS(GJH)-2002-3-12] [REFERRED TO]
UMASHANKAR TATIA VS. HARPAT RAJ TATI [LAWS(RAJ)-2014-8-102] [REFERRED]
JAI SINGH VS. STATE OF M. P. [LAWS(MPH)-2021-3-47] [REFERRED TO]
MAHESH KUMAR RATHORE VS. SHRI NITYANAND ASHRAM TRUST, THROUGH TRUSTEES MANUBAI PATEL AND OTHERS [LAWS(MPH)-2018-8-245] [REFERRED TO]
AMBALAL SARABHAI ENTERPRISE LIMITED VS. KS INFRASPACE LLP LIMITED [LAWS(SC)-2020-1-3] [REFERRED TO]
ASHOK KUMAR VS. PRAMIL KUMAR. [LAWS(UTN)-2019-9-48] [REFERRED TO]
SUPRAJIT ENGINEERING LTD VS. VINIR ENGINEERING PVT LTD [LAWS(KAR)-2018-12-61] [REFERRED TO]
JOTHI CHEMICALS AND DETERGENTS VS. JYOTHY LABORATORIES A 14 M AND M CO OP HOUSING SOCIETY SHREEKRISHNA NAGAR BORIVALLI EAST BOMBAY [LAWS(MAD)-1995-8-45] [REFERRED TO]
WOCKHARDT LIMITED VS. TORRENT PHARMACEUTICALS LTD AND ANR [LAWS(SC)-2018-9-48] [REFERRED TO]
RAMESH VS. ROHTASH AND OTHERS [LAWS(P&H)-2013-3-305] [REFERRED]
SHYAM SEL AND POWER LIMITED VS. SHYAM STEEL INDUSTRIES LIMITED [LAWS(SC)-2022-3-42] [REFERRED TO]
CADILA HEALTH CARE LTD VS. BAIDYANATH AYURVED BHAWAN PVT LTD [LAWS(DLH)-2008-9-342] [REFERRED]
FRANCO INDIAN RESEARCH PVT LTD VS. UNICHEM LABORATORIES LTD [LAWS(BOM)-2004-12-14] [REFERRED TO]
SUHAS DATTA NAIK VS. GOVERNMENT OF GOA [LAWS(BOM)-2020-9-236] [REFERRED TO]
LANCOME PARFUMS ET BEAUTE AND CIE VS. NAVIN AND ORS. [LAWS(DLH)-2015-1-213] [REFERRED TO]
INDIAN OIL CORPORATION LTD VS. J. LAL FILLING STATION [LAWS(ALL)-2021-1-84] [REFERRED TO]
Bata Employees Association and others VS. Sri. R. Jaya Prakash and others [LAWS(KAR)-2000-11-86] [REFERRED TO]
KENT RO SYSTEM LTD. VS. GATTUBHAI [LAWS(DLH)-2022-3-38] [REFERRED TO]
NATURES ESSENCE PRIVATE LIMITED VS. PROTOGREEN RETAIL SOLUTIONS PRIVATE LIMITED [LAWS(DLH)-2021-3-95] [REFERRED TO]
TURNING POINT & ANR VS. TURNING POINT INSTITUTE PRIVATE LTD [LAWS(DLH)-2018-8-62] [REFERRED TO]
FOOD CORPORATION OF INDIA WORKERS UNION VS. FOOD CORPORATION OF INDIA & ANR [LAWS(DLH)-2019-5-182] [REFERRED TO]
CRSC RESEARCH AND DESIGN INSTITUTE GROUP CO. LTD. VS. DEDICATED FREIGHT CORRIDOR CORPORATION OF INDIA LIMITED [LAWS(DLH)-2020-12-31] [REFERRED TO]
DHARAM SINGH VS. MUNICIPAL COUNCIL, BARMER & ORS [LAWS(RAJ)-2015-3-289] [REFERRED TO]
BADRIKASHRAM JOSHI CHARITABLE TRUST JAIPUR THROUGH MANAGER HANUMAN PRASAD JOSHI VS. DISTRICT COLLECTOR, JAIPUR [LAWS(RAJ)-2018-5-11] [REFERRED TO]
BAKSHI FAIZ AHMAD VS. BAKSHI FAROOQ AHMAD AND ANOTHER [LAWS(J&K)-2018-4-37] [REFERRED TO]
FRIGORIFICO ALLANA PRIVATE LIMITED VS. EAST DELHI MUNICIPAL CORPORATION [LAWS(DLH)-2021-2-132] [REFERRED TO]
MEWA MISHRI ENTERPRISES PRIVATE LIMITED VS. AST ENTERPRISES INC [LAWS(DLH)-2021-2-216] [REFERRED TO]
AMPA CYCLES PRIVATE LIMITED VS. JAGMOHAN RATRA [LAWS(DLH)-2021-7-30] [REFERRED TO]
GULAB OIL AND FOOD (AHMEDABAD) PVT. LTD VS. MADHU GUPTA [LAWS(DLH)-2021-9-218] [REFERRED TO]
SCHENCK PROCESS INDIA LIMITED VS. BANGALORE METRO RAIL CORPORATION LTD [LAWS(KAR)-2012-8-719] [REFERRED]
RAJENDRA JASHBHAI PATEL VS. KEYUN RAMESHCHANDRA SHAH [LAWS(GJH)-2022-2-1097] [REFERRED TO]
TELEFILMS PVT LTD VS. ACHLA SABHARWAL [LAWS(BOM)-2021-4-99] [REFERRED TO]
MOHAN TEJPAL THOLAR VS. BHASKAR BHAGWAN KOLI [LAWS(BOM)-2022-6-133] [REFERRED TO]
M/S. ORANGE CITY MOBILE COLLECTION VS. M/S. CITY COLLECTION AND ORS [LAWS(BOM)-2021-10-168] [REFERRED TO]
NAGENDRA KUMAR RATHI VS. RAJENDRA KUMAR [LAWS(CAL)-2020-3-87] [REFERRED TO]
PERCEPT TALENT MANAGEMENT PVT LTD VS. YUVRAJ SING [LAWS(BOM)-2007-12-68] [REFERRED TO]
GODFREY PHILIPS INDIA LIMITED VS. GIRNAR FOOD AND BEVERAGES PRIVATE LIMITED [LAWS(DLH)-1997-6-8] [REFERRED TO]
SH. HARBIR SINGH VS. SHAHEED UDHAM SINGH SMARAK SHIKSHA SAMITI AND ORS. [LAWS(DLH)-2010-4-268] [REFERRED TO]
SMT. SAYAR KANWAR D/O LATE SHRI KISHORE SINGH JI, W/O LATE SHRI BHANWAR SINGH JI VS. LATE ACHALARAM JI S/O TEJARAM JI THROUGH HIS LEGAL HEIRS [LAWS(RAJ)-2017-12-147] [REFERRED TO]
PERRY BEVERAGES INDIA PRIVATE LIMITED; HEMANT CHANDIRAMANI VS. BHARAT CHANDIRAMANI S/O BHOJRAJ CHANDIRAMANI [LAWS(RAJ)-2016-9-207] [REFERRED]
SANJAY VERMA VS. OMSAI INFRA PROMOTERS (P) LTD. & OTHERS [LAWS(UTN)-2016-3-12] [REFERRED]
JOHNSON STEPHEN VS. MCEES TRADING [LAWS(KER)-2021-3-89] [REFERRED TO]
BARIYA RUKHIBEN SHANABHAI VS. RAMJIBHAI PARSHOTTAMBHAI PATEL [LAWS(GJH)-2019-8-152] [REFERRED TO]
ESSAR BULK TERMINAL LIMITED VS. ARCELOR MITTAL NIPPON STEEL INDIA LIMITED [LAWS(GJH)-2022-2-6] [REFERRED TO]
FUTURE RETAIL LTD VS. AMAZON.COM INVESTMENT HOLDINGS LLC [LAWS(DLH)-2020-12-12] [REFERRED TO]
AUGMONT GOLD PVT. LTD. VS. ONE97 COMMUNICATION LIMITED [LAWS(DLH)-2021-9-28] [REFERRED TO]
GAJANAN STRUCTURES AND ANR VS. BISWAJIT DEB AND 8 ORS S/O LATE PHANI BHUSHAN DEB [LAWS(GAU)-2018-10-9] [REFERRED TO]
ADDL SESSIONS JUDGE, HINGOLI VS. BHAGWAT S/O PARBATI KSHIRSAGAR [LAWS(BOM)-2018-1-195] [REFERRED TO]
VINAYAK VISHNU KHASNIS VS. SHASHIKANT VENKATESH KHASNIS (SINCE DECEASED), THROUGH LR [LAWS(BOM)-2018-1-207] [REFERRED TO]
GUJARAT CO-OPERATIVE MILK MARKETING FEDERATION LTD VS. HINDUSTAN UNILEVER LTDLABIC [LAWS(BOM)-2018-12-143] [REFERRED TO]
JOSEPH CLIVE SEQUEIRA VS. EXPANSE INDIA BUILDCON PVT LTD [LAWS(BOM)-2020-10-53] [REFERRED TO]
BDA PRIVATE LIMITED VS. PAUL P JOHN [LAWS(DLH)-2008-7-154] [REFERRED TO]
EASTERN STAR HOTELS AND RESORTS PVT. LTD.,GOA VS. SANJEEV DHINGRA [LAWS(BOM)-2016-9-178] [REFERRED TO]
INTEL CORPORATION VS. ANIL HADA [LAWS(DLH)-2006-11-226] [REFERRED TO]
VIJENDER SINGH VS. NARINDER SINGH [LAWS(DLH)-2011-11-16] [REFERRED TO]
FIITJEE LIMITED VS. NITIN JAIN [LAWS(DLH)-2010-5-124] [REFERRED TO]
ASIAN PAINTS LIMITED VS. HOME SOLUTIONS RETAIL INDIA LIMITED [LAWS(BOM)-2007-9-153] [REFERRED TO]
GANESH GRAINS LIMITED VS. SHREE GANESH BESAN MILL [LAWS(CAL)-2021-3-39] [REFERRED TO]
ISWARI PRASAD TANTIA VS. BANK OF BARODA [LAWS(CAL)-2020-12-53] [REFERRED TO]
TIME WARNER ENTERTAINMENT COMPANY VS. A K DAS [LAWS(DLH)-1997-5-51] [REFERRED TO]
SUDHIR BHATIA VS. MIDAS HYGIENE INDUSTRIES PRIVATE LIMITED [LAWS(DLH)-2001-9-114] [REFERRED]
POOJA SHARMA VS. STATE (NCT OF DELHI) & ANR [LAWS(DLH)-2015-2-631] [REFERRED]
WIN PLAST LTD. VS. SYMPHONY LTD. [LAWS(GJH)-2015-7-66] [REFERRED TO]
LAXMI SNACKS PVT LTD VS. AKSHAR FOOD PRODUCTS [LAWS(GJH)-2015-11-164] [REFERRED]
PRAKASHBHAI THAKOREBHAI PATEL VS. UKABHAI NARANBHAI PATEL [LAWS(GJH)-2015-3-147] [REFERRED TO]
ANNAPURNABEN MAHENDRAKUMAR GOR VS. VISHNUBHAI SHIVLAL NAGAR [LAWS(GJH)-2013-12-133] [REFERRED TO]
M/S P K OVERSEAS PVT.LTD. & ANR VS. M/S BHAGWATI LECTO VEGETARIANS EXPORTS PVT.L.TD & ANR [LAWS(DLH)-2016-10-1] [REFERRED TO]
BEST ON HEALTH LTD AND OTHERS VS. BESTECH INDIA PVT LTD [LAWS(P&H)-2014-6-98] [REFERRED]
M CHIDAMBARAM TRUST VS. V RAVICHANDRAN AND JAYALAKSHMI [LAWS(MAD)-2007-4-418] [REFERRED]
PARDEEP KUMAR S/O DAULAT RAM AND ORS VS. GENERAL MANAGER, INDIAN OIL CORPORATION, PUNJAB ST [LAWS(HPH)-2012-12-114] [REFERRED]
SWAMI RAMDEV VS. JUGGERNAUT BOOKS PVT LTD & ORS [LAWS(DLH)-2018-9-323] [REFERRED TO]
SRI RINTU LAHON VS. SRI SURENDER PRASAD SHAH @ KANU AND OTHERS [LAWS(GAU)-2017-6-128] [REFERRED TO]
KULJEET SINGH VS. JHONSON BENCHAMIN [LAWS(DLH)-2022-3-79] [REFERRED TO]
SHARDABEN WIDOW OF BIPINBHAI MANIBHAI PATEL VS. THAKORBHAI ASHABHAI PATEL [LAWS(GJH)-2014-6-51] [REFERRED TO]
AQUAFIL POLYMESR COMPANY PRIVATE LIMITED VS. SHYAM STEEL INDUSTRIES LIMITED [LAWS(GJH)-2014-6-52] [REFERRED TO]
BALAJI PRODUCE COMPANY VS. V SELVARAJ [LAWS(KAR)-2006-11-79] [REFERRED TO]
ITC LIMITED VS. GOLDEN TOBACCO LIMITED [LAWS(MAD)-2018-7-829] [REFERRED TO]
ARREDA HOMES PVT. LTD VS. M/S. VEENA DEVELOPERS [LAWS(BOM)-2021-7-140] [REFERRED TO]
TIRATH RAM SHARMA VS. GAURAV MOHAN BHAGAT [LAWS(BOM)-2018-8-120] [REFERRED TO]
AUBREY D SOUZA VS. ADARSH HOSPITALITIES AND RESORTS PRIVATE LTD [LAWS(BOM)-2017-9-167] [REFERRED TO]
RAJARAM M CAISUKAR VS. JOSEPH CHAPEL [LAWS(BOM)-2018-7-213] [REFERRED TO]
CAPT (RETD ) O P SHARMA & ANR VS. KAMLA SHARMA & ORS [LAWS(DLH)-2008-3-387] [REFERRED]
OZONE SPA PVT LTD VS. OZONE CLUB [LAWS(DLH)-2010-1-175] [REFERRED TO]
P K OVERSEAS PVT LTD & ANR VS. BHAGWATI LECTO VEGETARIANS EXPORTS PVT L TD & ANR [LAWS(DLH)-2016-10-87] [REFERRED]
VIRENDERA KUMAR BHARDWAJ VS. SURJEET KAUR & ANR [LAWS(DLH)-2015-10-514] [REFERRED]
FINANCIAL SOFTWARE AND SYSTEMS PRIVATE LIMITED VS. THE COMPETITION COMMISSION OF INDIA & ORS [LAWS(DLH)-2016-1-130] [REFERRED TO]
SANDEEP & ORS VS. STATE & OTHERS [LAWS(DLH)-2015-2-640] [REFERRED]
NEPA LIMITED VS. MANOJ KUMAR AGRAWAL [LAWS(MPH)-1998-5-20] [REFERRED TO]
JITENDRA KUMAR CHOUDHARY & ANR VS. NATTHU SINGH & ORS [LAWS(RAJ)-2015-10-154] [REFERRED]
MANOJ BAJARIA VS. PARTHIBAN S/O MURUGAIYAN [LAWS(KAR)-2018-3-300] [REFERRED TO]
ITC LIMITED VS. CG FOODS (INDIA) PRIVATE LIMITED [LAWS(KAR)-2021-9-30] [REFERRED TO]
M/S.MAVINKERE ESTATE VS. ARVIND J. KOTECHA [LAWS(KAR)-2021-3-134] [REFERRED TO]
SHANMUGAVEL VS. ASSOCIATED PUBLISHERS MADRAS LIMITED [LAWS(MAD)-1995-8-82] [REFERRED TO]
MOHD AZIM VS. DDA [LAWS(DLH)-2021-7-94] [REFERRED TO]
RED BULL AG VS. PEPSICO INDIA HOLDINGS PVT LTD [LAWS(DLH)-2022-4-64] [REFERRED TO]
CHANDRA PRABHA MAHAJAN VS. PRAVEEN SHARMA [LAWS(DLH)-2022-5-281] [REFERRED TO]
SUN PHARMACEUTICAL LABORATORIES LTD. VS. HETERO HEALTHCARE LTD. [LAWS(DLH)-2022-8-134] [REFERRED TO]
ECO MARITIME VENTURES LTD VS. ING BANK NV [LAWS(GJH)-2016-9-230] [REFERRED TO]
MAHESHBHAI FAKIRCHANDRA MEHTA AND OTHERS VS. PATEL SURESHKUMAR SAKALCHAND AND OTHERS [LAWS(GJH)-2018-4-14] [REFERRED TO]
NATCO PHARMA LIMITED VS. BAYER HEALTHCARE LLC [LAWS(DLH)-2019-7-18] [REFERRED TO]
COLLEGE OF VOCATIONAL STUDIES VS. KUMAR RAM KRISHNA & ORS [LAWS(DLH)-2017-12-94] [REFERRED TO]
RAJENDRA PRASAD AGRAWAL VS. SAMARPAN VARISHTHA JAN PARISAR [LAWS(ALL)-2021-10-53] [REFERRED TO]
AMIR ALAM KHAN S/O LATE M K MOHAMMAD VS. L D A [LAWS(ALL)-2016-5-540] [REFERRED]
SUSHILA SURI VS. SUSHEEL SURI AND ORS [LAWS(ALL)-2016-8-185] [REFERRED]
WORLDS WINDOW INFRASTRUCTURE AND LOGISTRICS PVT LT VS. CENTRAL WAREHOUSING CORPORATION [LAWS(ALL)-2018-5-220] [REFERRED TO]
K. RAVI PRASAD REDDY VS. G. GIRIDHAR [LAWS(APH)-2022-1-54] [REFERRED TO]
AKBAR ALI VS. DISTRICT JUDGE [LAWS(ALL)-2004-3-132] [REFERRED TO]
JYOTSNA METHA AND ORS VS. CHARU JOSHI AND ORS [LAWS(BOM)-2010-12-163] [REFERRED]
VISION MILLENNIUM EXPORTS PVT LTD VS. STRIDE MULTITRADE PVT LTD [LAWS(BOM)-2017-12-154] [REFERRED TO]
RAJESH KUMAR VS. GOPAL KRISHAN KAPOOR AND ORS. [LAWS(DLH)-2009-7-452] [REFERRED TO]
RAYMOND LIMITED VS. RAYMOND PHARMACEUTICAL PVT LTD [LAWS(BOM)-2016-7-200] [REFERRED]
BHATIA INDUSTRIES & INFRASTRUCTURE LIMITED VS. ASIAN NATURAL RESOURCES (INDIA) LIMITED [LAWS(BOM)-2016-9-128] [REFERRED]
BCH ELECTRIC LIMITED VS. EATON CORPORATION AND ANR. [LAWS(DLH)-2016-6-64] [REFERRED TO]
SHIRKA CONSTRUCTIONS VS. APPOLLO ENGINEERS & CONTRACTORS PVT LTD [LAWS(BOM)-2018-4-69] [REFERRED TO]
MATRIX TELECOM PVT LTD VS. MATRIX CELLULAR SERVICES PVT LTD [LAWS(GJH)-2011-3-15] [REFERRED TO]
N K INDUSTRIES LTD VS. BANPAL OIL CHEM PVT LTD [LAWS(GJH)-2014-8-250] [REFERRED TO]
DAVENDRA NATH VS. PREM NATH MOTORS LIMITED [LAWS(DLH)-1998-9-118] [REFERRED]
UTTAM ENTERPRISES VS. VIJAY KUMAR [LAWS(DLH)-1997-1-99] [REFERRED TO]
B D A LIMITED VS. SHAW WALLACE COMPANY LIMITED [LAWS(BOM)-1995-6-59] [REFERRED TO]


JUDGEMENT

VENKATACHALIAH, OJHA, J. - (1.)Appellants in these appeals by Special Leave, are the Defendants in Civil Suit No. 1220 of 1988 on the original side of the High Court of Madras and assail the order dated 19-1-1990 of the Division Bench of the High Court granting in appeal and in reversal of the order dated 2-3-1989 of the learned single Judge trying the suit an injunction restraining appellants from passing-off their medicinal product Cal-De-Ce as that of the Respondent-Plaintiff, Respondent claimed to have acquired a right in that Trade-mark by continuous user. The temporary injunction was refused by the learned Single-Judge. But in appeals, O.S.A. Nos. 111 and 112 of 1989, preferred against the refusal, the division bench granted the temporary injunction in appeal,
(2.)The appeals have come up for orders on the prayer for stay. As the considerations relevant for decision on the prayer for stay, by and large, conclude the subject-matter of the main appeals, we proceed to dispose of the main appeals themselves.
We have heard Sri F.S. Nariman, learned Senior Counsel for the appellants and Sri U.N.R. Rao, learned Senior Counsel for the respondents. We have been taken through the orders of the learned trial-Judge and of the Division Bench in appeal.

(3.)Wander Ltd., first appellant, claiming to be registered proprietor of the Registered Trade-mark Cal-De-Ce entered into an agreement dated 28-3-1986 with Antox India (P) Ltd. (Antox), the respondent, under which Antox agreed to manufacture vitaminsed Calcium Gluconate Tablets under the said registered Trade-Mark Cal-De-Ce and sell the entire production to the Wander Ltd. It would appear that pursuant to and in implementation of these arrangements Antox applied for the requisite manufacturing-license from the Drug Controller under the Drugs and Cosmetics Act, 1940, in the course of the processing of which Wander Ltd. furnished before the Drug Controller an undertaking that Wander Ltd., would not authorize the use of its Trade-Mark Cal-De-Ce by any other company and further not to manufacture Cal-De-Ce with effect from 1st July, 1986, either by itself or under sole licenses from it. The Drug Controller issued the manufacturing licence to Antox.
The working of the agreement dated 28-3-198.6 between the parties, however, appears to have run into serious troubles. It is not necessary to advert to the rival contentions of the parties on the merits of this controversy as they may have to be gone into by the High Court in the pending suit. The disputes culminated in Wander Ltd., purporting to rescind the agreement by its notice dated 30th November, 1988 and calling upon Antox to stop manufacture of Cal-De-Ce under the Trade-mark. It would also appear that Wander Ltd., entered into a separate manufacturing arrangement with Alfred Berg and Co. (I) Pvt. Ltd., the second appellant, at Madras, under licenses issued to the second appellant by the authority administering the Drug and Cosmetics Act, 1940 in that State.

It is at this stage that the Antox came forward with the present suit and sought temporary injunction.

;


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