N R DONGRE Vs. WHIRLPOOL CORP
LAWS(DLH)-1995-4-1
HIGH COURT OF DELHI
Decided on April 21,1995

N.R.DONGRE Appellant
VERSUS
WHIRLPOOL CORPORATION Respondents


Referred Judgements :-

RADIO CORP. PROPRIETARY LTD. VS. DISNEY AND ORS. [REFERRED]
THE SEVEN UP COMPANY VS. O.T. LTD. AND ANR. [REFERRED]
ANIL FOOD INDUSTRIES VS. ALKA FOOD INDUSTRIES [REFERRED]
P.L.J. AND CO. VS. PROMILLA INDUSTRIES [REFERRED]
APPLE COMPUTER INC. VS. APPLE LEASING AND INDUSTRIES [REFERRED AT 137]
KAMAL TRADING CO.,BOMBAY AND OTHERS VS. GILLETTE U.K. LIMITED,MIDDLE SEX,ENGLAND [REFERRED]
M/S J.N.NICHOLS (VIMTO). LTD. V. ROSE AND THISTLE AND ANR. [REFERRED]
CENTURY TRADERS VS. ROSHANLAL DUGGAR AND COMPANY [REFERRED]
P M DIESELS PRIVATE LIMITED VS. THUKRAL MECHANICAL WORKS [REFERRED]
CONSOLIDATED FOODS CORPORATION VS. BRANDON AND COMPANY PRIVATE LTD [REFERRED]



Cited Judgements :-

PROCTER AND GAMBLE COMPANY VS. SATISH PATEL [LAWS(DLH)-1996-8-60] [REFERRED TO]
INDUSS FOOD PRODUCTS AND EQUIPMENTS LIMITED VS. RANI SATI ICECREAM PRIVATE LIMITED [LAWS(DLH)-1996-12-73] [REFERRED]
UTTAM ENTERPRISES VS. VIJAY KUMAR [LAWS(DLH)-1997-1-99] [REFERRED TO]
BIMAL GOVINDJI SHAH TRADING AS ACME INDUSTRIES VS. PANNA LAL CHANDU LAL [LAWS(DLH)-1997-4-65] [REFERRED]
REVLON INC VS. SARITA MANUFACTURING COMPANY [LAWS(DLH)-1997-5-50] [REFERRED]
RADHIKA AGRO INDUSTRIES PRIVATE LIMITED VS. PAAWAN AGRO FOODS LIMITED [LAWS(DLH)-1998-2-40] [REFERRED]
MRF LIMITED VS. NR FARIDABAD RUBBERS [LAWS(DLH)-1998-7-16] [REFERRED]
BAKER HUGHES LIMITED VS. HIROO KHUSHALANI [LAWS(DLH)-1998-7-83] [REFERRED]
ALFRED DUNHILL LIMITED VS. KARTAR SINGH MAKKAR [LAWS(DLH)-1999-3-94] [REFERRED 5.]
PREMWATI BANSAL VS. GANPATI INTERNATIONAL [LAWS(DLH)-1999-9-82] [REFERRED]
RAINFOREST CAFE INC VS. RAINFOREST CAFE [LAWS(DLH)-2001-4-131] [REFERRED]
JOLEN INC VS. DOCTOR AND COMPANY [LAWS(DLH)-2002-5-35] [REFERRED TO]
KELD ELLENTOFT INDIA P LTD VS. K E BURGMANN [LAWS(DLH)-2003-2-89] [REFERRED TO]
K M ASSOCIATES PVT LTD VS. GOOD TIMES PVT LTD [LAWS(DLH)-2003-3-67] [REFERRED TO]
CORNING INCORPORATED U S A VS. RAJ KUMAR GARG [LAWS(DLH)-2003-9-90] [REFERRED TO]
GEORGE V RECORDS SARL VS. KIRAN JOGANI [LAWS(DLH)-2004-3-43] [REFERRED TO]
KONINKLIJKE PHILIPS ELECTRONICS NV VS. KANTA ARORA [LAWS(DLH)-2005-5-191] [REFERRED TO]
AUSTIN NICHOLS and CO VS. ARVIND BEHL [LAWS(DLH)-2005-11-93] [REFERRED TO]
AUSTIN NICHOLS AND CO VS. ARVIND BEHL DIRECTOR [LAWS(DLH)-2005-12-96] [REFERRED TO]
UNITED BROTHERS VS. NAVIN KUMAR [LAWS(DLH)-2006-2-176] [REFERRED TO]
PFIZER PRODUCTS INC VS. RAJESH CHOPRA [LAWS(DLH)-2007-5-87] [REFERRED TO]
INDIAN SHAVING PRODUCTS LIMITED VS. GIFT PACK [LAWS(DLH)-1998-11-9] [REFERRED]
RANA STEELS VS. RAN INDIA STEELS PVT LTD [LAWS(DLH)-2008-3-117] [REFERRED TO]
STOKELY VAN CAMP VS. HEINZ INDIA PRIVATE LTD [LAWS(DLH)-2010-11-159] [REFERRED TO]
RED HAT INC VS. HEMANT GUPTA [LAWS(DLH)-2012-7-135] [REFERRED TO]
K E BURGMANN A S VS. H N SHAH [LAWS(DLH)-2001-9-133] [REFERRED]
NIRMA LIMITED VS. NIMMA INTERNATIONAL [LAWS(DLH)-2010-1-143] [REFERRED TO]
AVEDA CORPORATION VS. DABUR INDIA LTD [LAWS(DLH)-2010-1-151] [REFERRED TO]
YASH ARORA VS. TUSHAR ENTERPRISES [LAWS(DLH)-2007-11-31] [REFERRED TO]
HYUNDAI CORPORATION VS. RAJMAL GANNA [LAWS(DLH)-2007-9-337] [REFERRED TO]
SUDHIR BHATIA VS. MIDAS HYGIENE INDUSTRIES PRIVATE LIMITED [LAWS(DLH)-2001-9-114] [REFERRED]
PFIZER PRODUCTS INC VS. B L AND COMPANY [LAWS(DLH)-2002-4-121] [REFERRED TO]
CANON KABUSHIKI KAISHA VS. B MAHAJAN [LAWS(DLH)-2007-7-148] [REFERRED TO]
AHMED OOMERBHOY VS. GAUTAM TANK [LAWS(DLH)-2007-12-35] [REFERRED TO]
PIONEER NUTS AND BOLTS PVT LTD VS. GOODWILL ENTERPRISES [LAWS(DLH)-2008-4-98] [REFERRED TO]
AMAR SINGH CHAWAL WALA VS. SHREE VARDHMAN RICE AND GENL MILLS [LAWS(DLH)-2009-5-173] [REFERRED TO]
GOENKA INSTITUTE OF EDUCATION AND RESEARCH VS. ANJANI KUMAR GOENKA [LAWS(DLH)-2009-5-6] [REFERRED TO]
PIONEER NUTS AND BOLTS PVT LTD VS. GOODWILL ENTERPRISES [LAWS(DLH)-2009-9-46] [REFERRED TO]
COUNTRY INN PRIVATE LTD VS. COUNTRY INNS AND SUITES [LAWS(DLH)-2010-2-190] [REFERRED TO]
JAYESH KANAIYA LAL SHUKLA MANAGING DIRECTOR OF PARTH PARENTERAL P LTD VS. RFCL LTD [LAWS(DLH)-2010-5-71] [REFERRED TO]
DUKE FASHIONS INDIA LTD VS. GIRISH HOSIERY [LAWS(DLH)-2010-7-255] [REFERRED TO]
MARICO LIMITED VS. AGRO TECH FOODS LIMITED [LAWS(DLH)-2010-11-19] [REFERRED TO]
SANCHETI APPLIANCES PVT LTD VS. D K ELECTRICALS [LAWS(DLH)-2011-2-157] [REFERRED TO]
VARIETY DRY FRUIT STORES VS. VARIETY AGENCIES [LAWS(APH)-2010-3-97] [REFERRED TO]
RANGOON CHEMICAL WORKS PVT LTD VS. ROYAL MEDICALS [LAWS(KAR)-1997-4-29] [REFERRED TO]
HONDA MOTOR COMPANY LIMITED VS. KEWAL BROTHERS [LAWS(CAL)-1999-9-18] [REFERRED TO]
CAPITAL ONE FINANCIAL CORPORATION VS. CAPITAL ONE PRIVATE LTD [LAWS(CAL)-2004-3-55] [REFERRED TO]
TARUN CHANDRA ROY VS. JITUBHAI PATEL [LAWS(CAL)-2004-4-6] [REFERRED TO]
AMAR NATH CHAKROBORTY VS. DUTTA BUCKET INDUSTRIES [LAWS(CAL)-2005-3-34] [REFERRED TO]
PRAKASH GLASS AND RUBBER WORKS VS. HINDUSTAN SAFETY GLASS PVT LTD [LAWS(CAL)-2005-8-22] [REFERRED TO]
CATERPILLAR INC 100 NE VS. JORANGE [LAWS(MAD)-1997-10-21] [REFERRED]
AURIO PHARMA LABORATORIES PRIVATE LIMITED VS. PREM PATHAK [LAWS(CAL)-2011-2-50] [REFERRED TO]
HABITAT UK LIMITED FORMERLY VS. HABITAT INDIA PRIVATE LIMITED [LAWS(BOM)-2002-12-39] [REFERRED TO]
BHARAT N PARIKH VS. ASHOK TRIPATHY [LAWS(MAD)-2006-9-164] [REFERRED TO]
SHOBHAN LAL JAIN VS. DRUGS CONTROLLER [LAWS(UTN)-2009-5-4] [REFERRED TO]
SABKO INDUSTRIES VS. AVON EMERY INDUSTRIES [LAWS(RAJ)-2007-7-51] [REFERRED TO]
PEPSICO, INC VS. PURE WATER BEVERAGES [LAWS(DLH)-2011-6-87] [REFERRED TO]
MARIE STOPS INT VS. PARIVAR SEVA SANSTHA [LAWS(DLH)-2010-2-382] [REFERRED TO]
JOLEN INC VS. SHOBANLAL JAIN [LAWS(DLH)-2010-4-164] [REFERRED TO]
PERNOD RICARD S.A FRANCE VS. RHIZOME DISTILLERIES PVT LTD [LAWS(DLH)-2008-11-199] [REFERRED TO]
TIMKEN COMPANY VS. TIMKEN SERVICES PRIVATE LTD. [LAWS(DLH)-2013-5-440] [REFERRED TO]
TIMKEN COMPANY VS. TIMKEN SERVICES PRIVATE LTD. [LAWS(DLH)-2013-5-440] [REFERRED TO]
EASYGROUP IP LICENSING LIMITED VS. EASYJET AVIATION SERVICES PVT LTD [LAWS(DLH)-2013-8-127] [REFERRED TO]
REDDY'S LABORATORY LTD VS. REDDY PHARMACEUTICALS LTD [LAWS(DLH)-2013-9-172] [REFERRED TO]
CADBURY UK LIMITED VS. LOTTE INDIA CORPORATION LTD. [LAWS(DLH)-2014-1-153] [REFERRED TO]
ENTERPRISE HOLDINGS, INC VS. ENTERPRISE AUTO RENTALS [LAWS(DLH)-2014-3-65] [REFERRED TO]
MIND GYM LTD VS. MINDGYM KIDS LIBRARY PVT. LTD [LAWS(DLH)-2014-3-89] [REFERRED TO]
GROUPON INC VS. MOHAN RAO [LAWS(DLH)-2014-3-205] [REFERRED TO]
PERETTI VAN MELLE BENELUX B V VS. RAMKRISHNA FOOD PRODUCTS [LAWS(DLH)-2012-3-639] [REFERRED TO]
MOODS HOSPITALITY PVT. LTD. VS. NESTLE INDIA LTD. [LAWS(DLH)-2009-7-349] [REFERRED TO]
DONALDSON FILTRATION DEUTSCHLAND GMBH, A GERMAN COMPANY VS. ULTRAFILTER (INDIA) PVT. LTD. [LAWS(IP)-2008-9-3] [REFERRED TO]
DIAGEO BRANDS B.V. VS. KHODAY BREWERIES LTD. [LAWS(DLH)-2014-9-25] [REFERRED TO]
RAM PAL CHAUHAN VS. COUNTY APPARELS [LAWS(DLH)-2014-9-91] [REFERRED TO]
FORMS COMMUNICATIONS VS. DILIP KUMAR AGGARWAL [LAWS(DLH)-2014-7-270] [REFERRED TO]
FORME COMMUNICATIONS VS. DILIP KUMAR AGGARWAL [LAWS(DLH)-2014-7-289] [REFERRED TO]
AMAN RESORTS LIMITED VS. MR. DEEPAK NARULA AND ANR. [LAWS(DLH)-2010-11-288] [REFERRED TO]
RECKITT BENCKISER (INDIA) LTD. VS. DABUR INDIA LTD. [LAWS(DLH)-2014-10-89] [REFERRED TO]
ROYAL BANK OF SCOTLAND GROUP VS. SHAREKHAN LIMITED [LAWS(DLH)-2014-11-11] [REFERRED TO]
KABUSHIKI KAISHA TOSHIBA VS. TOSIBA APPLIANCES COMPANY [LAWS(TMR)-2001-9-1] [REFERRED TO]
M.K. PETRO PRODUCTS INDIA PVT. LTD. VS. M.K. BITUMEN PRODUCTS [LAWS(DLH)-2011-6-100] [REFERRED TO]
CITIGROUP INC. VS. CITICORP BUSINESS AND FINANCE PVT. LTD. [LAWS(DLH)-2014-11-160] [REFERRED TO]
STAPLES INC VS. STAPLES PAPER CONVERTERS [LAWS(DLH)-2014-10-130] [REFERRED TO]
WORLD BOOK INC. VS. WORLD BOOK COMPANY (P) LTD. [LAWS(DLH)-2014-10-217] [REFERRED TO]
LAVERANA GMBH & CO. KG VS. MAC PERSONAL CARE PVT. LTD. AND ORS. [LAWS(DLH)-2015-2-234] [REFERRED TO]
JOHNSON & JOHNSON VS. LUPIN LIMITED AND ORS. [LAWS(DLH)-2015-2-354] [REFERRED TO]
INDUSTRIA DE DISENO TEXTILE SA VS. ORIENTAL CUISINES PVT. LTD. AND ORS. [LAWS(DLH)-2015-5-179] [REFERRED TO]
NATIONAL PAINT INDUSTRIES VS. NATIONAL PAINT FACTORIES COMPANY LTD. [LAWS(KER)-2015-3-239] [REFERRED TO]
ONEIDA LTD. VS. SH. PANKAJ JAIN AND ANR. [LAWS(DLH)-2010-1-383] [REFERRED TO]
RUBALJIT SINGH VS. KANZ OVERSEAS AND ANR. [LAWS(DLH)-2009-11-296] [REFERRED TO]
PFIZER PRODUCTS INC. VS. B.L. & COMPANY AND ORS., [LAWS(DLH)-2002-10-111] [REFERRED TO]
ALLERGAN INC. VS. INTAS PHARMACEUTICALS [LAWS(DLH)-2014-9-291] [REFERRED TO]
CHOICE HOTELS INTERNATIONAL INC. VS. M. SANJAY KUMAR AND ORS. [LAWS(DLH)-2015-2-187] [REFERRED TO]
HYPNOS LIMITED VS. HOSUR COIR FOAM PVT. LTD. AND ORS. [LAWS(IP)-2015-4-1] [REFERRED TO]
GROUPON, INC VS. MOHAN RAO AND ORS. [LAWS(DLH)-2015-8-255] [REFERRED TO]
BANYAN TREE HOLDINGS (P) LIMITED VS. JAMSHYAD SETHNA AND ORS. [LAWS(DLH)-2015-11-238] [REFERRED TO]
DLF LIMITED VS. SOHUM SHOPPE LIMITED AND ORS. [LAWS(DLH)-2015-9-449] [REFERRED TO]
MAC PERSONAL CARE PVT. LTD. & ANR. VS. LAVERANA GMBH AND CO.KG & ANR. [LAWS(DLH)-2016-1-137] [REFERRED TO]
JAYANTI KUMAR JAIN AND ANR. VS. R.R. ELECTRICALS AND ORS. [LAWS(CAL)-2009-10-29] [REFERRED TO]
QARSHI INDUSTRIES PVT. LTD. VS. ABDUL MUEED AND ORS. [LAWS(DLH)-2016-2-191] [REFERRED TO]
TOYOTA JIDOSHA KABUSHIKI KAISHA VS. DEEPAK MANGAL AND ORS [LAWS(DLH)-2016-7-221] [REFERRED TO]
ALLERGAN INC. AND ANR. VS. INTAS PHARMACEUTICALS [LAWS(DLH)-2014-9-435] [REFERRED TO]
HACHETTE FILIPACCHI PRESSE VS. BADGAMIA FILMS PVT LTD [LAWS(CAL)-1999-3-63] [REFERRED]
SOCIETE DOS PRODUCTS NESTLE, S.A. & ANR. VS. "KIT [LAWS(CAL)-2001-12-81] [REFERRED TO]
TURNING POINT INSTITUE PRIVATE LIMITED VS. M/S TURNING POINT [LAWS(DLH)-2017-8-2] [REFERRED TO]
BOMAN R IRANI VS. RASHID AHMAD MIRZA [LAWS(DLH)-2017-4-26] [REFERRED TO]
M/S ISHAR DASS AMIR CHAND VS. MR. JAGDISH BABU SHARMA AND ORS [LAWS(DLH)-2017-9-215] [REFERRED TO]
EXXON MOBIL CORPORATION AND ANR VS. P K SEN [LAWS(CAL)-2018-9-85] [REFERRED TO]
SOCIETE DES PRODUITS NESTLE, S A VS. KAIRA DISTRICT COOPERATIVE MILK PRODUCERS UNION LTD [LAWS(DLH)-2019-7-7] [REFERRED TO]
IMAGINE MARKETING PVT. LTD. VS. EXOTIC MILE [LAWS(DLH)-2020-1-58] [REFERRED TO]
KBM FOODS PVT. LTD. VS. SACHIN GUPTA [LAWS(DLH)-2021-4-57] [REFERRED TO]


JUDGEMENT

Anil Dev Singh - (1.)This is an appeal against the order of the learned Single Judge dated October 31, 1994 whereby the application of the respondents (who are plaintiffs in Suit No.1705/94) under Order 39 Rules 1 and 2 Civil Procedure Code seeking an ad interim injunction restraining the appellants(defendants in the abovesaid suit) from passing off their goods as that of the respondents was allowed and the appellants were restrained from manufacturing, selling, advertising or in any way using the trade mark 'WHIRLPOOL' in any other trade mark deceptively or confusingly similar to the trade mark 'WHIRLPOOL' in respect of their goods. The appeal arises in the following circumstances:-
(2.)The first respondent, which is the first plaintiff in the suit, is an American Corporation, organized and existing under the laws of the State of Delaware, USA. The second respondent, a Company registered in India, is a joint venture company established by the first respondent and a company called Sundram Clayton. A suit was filed by the respondents on 4th August, 1994 against the appellants for permanent injunction, passing off and damages.
(3.)According to the plaint the first respondent is engaged in the manufacture, sale, distribution and servicing of washing machines under the trade mark WHIRLPOOL. It has, directly or through vs subsidiaries, more than 2000 trade mark registrations all over the world. In India its trade mark 'WHIRLPOOL' was registered on February 22, 1956 in respect of clothes dryers, washers, dishwashers, vacuum. cleaners, air- conditioners, dehumidifers, freezers etc. in Classes 7,9 and 11. The registralions were renewed uplo the year 1977 hut despite instructions of the firsi respondent for renewal of registration in Class 7 and 9, the registrations lapsed due to lack of proper communication with its counsel. Notwithstanding the lapsed registration, the trade mark of the first respondent was used in this country through sale of its washing machines to the U.S. Emabassy and U.S. AID offices in New Delhi and also through advertisements in various publications having a circulation in India. Besides the products of the first respondent were reaching the Indian consumers in a second hand State or through indirect channels. Plaint also refers to the recent liberal economic policy as a result whereof, in the year 1987, it established a .joint venture known as TVS Whirlpool Ltd.' The respondents thereafter filed 9 applications for registration of trade mark 'WHIRLPOOL' in Classes 7,9 and 11 in respect of their goods including washing machines which arc pending in the Trade Mark Registry
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