HINDUSTAN LEVER LIMITED Vs. PIONEER SOAP FACTORY
LAWS(DLH)-1983-5-16
HIGH COURT OF DELHI
Decided on May 26,1983

HINDUSTAN LEVER LIMITED Appellant
VERSUS
POINEER SOAP FACTORY Respondents


Referred Judgements :-

IN THE MATTER OF THE APPLICATION OF POMRIL LTD. [REFERRED TO]
BALAKTISHANYYA V. REGISTRAR OF TRADE MARK FOR HYDERABAD [REFERRED TO]
J.C. ENO LTD. V. VISHNU CHEMICAL CO. [REFERRED TO]
CORN PRODUCTS REFINING CO VS. SHANGRILA FOOD PRODUCTS LIMITED [REFERRED TO]
T G BALAJI CHETTIAR VS. HINDUSTAN LEVER LTD [REFERRED TO]



Cited Judgements :-

TAKKAR INDIA TEA COMPANY VS. SOONGACHI TEA INDUSTRIES PVT LTD [LAWS(DLH)-2010-8-66] [REFERRED TO]
GILLETTE COMPANY LLC VS. TIGAKSHA METALLICS PRIVATE LTD & ANR [LAWS(DLH)-2018-7-169] [REFERRED TO]
ALLIED BLENDERS AND DISTILLERS PVT. LTD. VS. GOVIND YADAV AND ORS. [LAWS(DLH)-2019-1-480] [REFERRED TO]


JUDGEMENT

Charanjit Talwar, J. - (1.)This is a suit filed by Hindustan Lever Limited against Poincer Soap Industries and its partner/proprietor, Shri N. K. Bansal, for perpetual injunction, infringement of trade mark, passing off and rendition of accounts, etc.
(2.)It is the case of the plaintiff that it is the leading soap manufacturer of India. It is registered proprietor of eleven trade marks. One of them is SUN word perse under No. 147011 in Glass 3 in respect of bleaching preparations and other substances for laundry use, detergents (not for use in industrial process) and soaps. This trade mark has been renewed since 19th January, 1951, from time to time and is subsisting on the Register of Trade Marks. The other trade mark is SUNLIGHT with the device of rays of sun under No 87107 in Glass 3 in respect of soaps and substances for laundry use. This mark is also subsisting and has been renewed from time to time from 9th October, 1943. Other trade marks are SUN SILK, SUNSHINE, SUN BEAM. Four of the trade markl abels with the word SUNLIGHT are in respect of soaps and substances of laundry use. SUNLIGHT word per sc, it is averred, is the registered trade mark of the plaintiff under No. 87099.
(3.)The plaintiff claims that all the trade marks have been renewed from time to time and are valid and subsisting.
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