WHIRLPOOL OF INDIA LTD Vs. DEPUTY COMMISSIONER OF COMMERCIAL TAXES
LAWS(SC)-2006-11-130
SUPREME COURT OF INDIA (FROM: KARNATAKA)
Decided on November 22,2006

WHIRLPOOL OF INDIA LTD. BANGALORE Appellant
VERSUS
DEPUTY COMMISSIONER OF COMMERCIAL TAXES, BANGALORE Respondents


Cited Judgements :-

STATE OF KERALA VS. BALSARA HYGIENE PRODUCTS [LAWS(KER)-2012-8-272] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)This appeal has been file against the judgment of a Division Bench of the Karnataka High Court dated 20.1.2004 in STA No.70 of 2003, by which the appeal was dismissed.
(3.)Heard learned counsel for the parties and perused the record.
The appellant is a registered dealer under the Karnataka Sales Tax Act, 1957 ("KST Act" for short). The appellant is the Licensee and registered user of the trade mark "Whirlpool" in terms of the Trade Mark & Trade Name Licence Agreement dated 24.2.1995 executed between M/s. Whirlpool Corporation, USA, which is stated to be the proprietor and owner of the said trade mark and the Appellant. The licence granted to the appellant to use the trade mark is non-transferable.



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