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Kent RO Systems Ltd & Another v/s Naveen Mahajan & Another


Company & Directors' Information:- C P SYSTEMS PVT LTD [Active] CIN = U29199DL1999PTC101718

Company & Directors' Information:- T SYSTEMS INDIA PRIVATE LIMITED [Strike Off] CIN = U72200DL2004PTC127138

Company & Directors' Information:- A K M SYSTEMS PRIVATE LIMITED [Active] CIN = U74899DL1984PTC018546

Company & Directors' Information:- W B M SYSTEMS PRIVATE LIMITED [Active] CIN = U74899DL1984PTC017764

Company & Directors' Information:- KENT R O SYSTEMS LIMITED. [Active] CIN = U41000DL2007PLC161952

Company & Directors' Information:- A R G SYSTEMS LIMITED [Active] CIN = U74899DL1994PLC062621

Company & Directors' Information:- S SYSTEMS PVT LTD [Active] CIN = U72200DL2001PTC111270

Company & Directors' Information:- SYSTEMS INDIA PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059377

Company & Directors' Information:- V S S SYSTEMS INDIA PRIVATE LIMITED [Strike Off] CIN = U03000TZ1997PTC007933

Company & Directors' Information:- I L SYSTEMS INDIA PRIVATE LIMITED [Strike Off] CIN = U18100GJ1999PTC037104

Company & Directors' Information:- A V SYSTEMS PRIVATE LIMITED [Active] CIN = U31909PN2001PTC015788

Company & Directors' Information:- N D T SYSTEMS PRIVATE LIMITED [Active] CIN = U74210MH1996PTC104744

Company & Directors' Information:- S P P S SYSTEMS PRIVATE LIMITED [Active] CIN = U72200TG2000PTC033732

Company & Directors' Information:- L S I SYSTEMS (INDIA) PRIVATE LIMITED [Active] CIN = U32109DL2000PTC105666

Company & Directors' Information:- H B S SYSTEMS PRIVATE LIMITED [Active] CIN = U74899DL1992PTC048198

Company & Directors' Information:- U C SYSTEMS INDIA PVT LTD [Active] CIN = U72200DL1997PTC084267

Company & Directors' Information:- L C SYSTEMS PRIVATE LIMITED [Active] CIN = U55200PB2012PTC036880

Company & Directors' Information:- C I SYSTEMS PVT LTD [Active] CIN = U45200TG1983PTC003915

Company & Directors' Information:- M J SYSTEMS (INDIA) PRIVATE LIMITED [Active] CIN = U72900MH2005PTC150591

Company & Directors' Information:- R R SYSTEMS PRIVATE LIMITED [Active] CIN = U30007DL1999PTC098142

Company & Directors' Information:- C N C SYSTEMS PVT LTD [Active] CIN = U72900DL1999PTC100476

Company & Directors' Information:- M B M SYSTEMS PRIVATE LIMITED [Active] CIN = U30006DL1988PTC030404

Company & Directors' Information:- C SYSTEMS PRIVATE LIMITED [Active] CIN = U31103TN2009PTC071155

Company & Directors' Information:- R M I SYSTEMS PRIVATE LIMITED [Active] CIN = U72200KA2011PTC060246

Company & Directors' Information:- W & S SYSTEMS (INDIA) PRIVATE LIMITED [Active] CIN = U74910TN2005PTC055568

Company & Directors' Information:- M. Y. T. SYSTEMS PRIVATE LIMITED [Under Process of Striking Off] CIN = U74990TG2016PTC110104

Company & Directors' Information:- L V SYSTEMS PRIVATE LIMITED [Active] CIN = U31900KA2021PTC150256

Company & Directors' Information:- S E I SYSTEMS LIMITED [Strike Off] CIN = L74899DL1994PLC061731

Company & Directors' Information:- D C S SYSTEMS LIMITED [Strike Off] CIN = U72100MP2000PLC014224

Company & Directors' Information:- I T G SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72200DL1999PTC098431

Company & Directors' Information:- I O SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72200TG1998PTC029166

Company & Directors' Information:- S E C O M SYSTEMS PRIVATE LIMITED [Active] CIN = U31909HR2009PTC039084

Company & Directors' Information:- D M SYSTEMS PRIVATE LIMITED [Active] CIN = U72100DL1999PTC101817

Company & Directors' Information:- K K K SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72100UP1995PTC017784

Company & Directors' Information:- E-SYSTEMS (INDIA) PRIVATE LIMITED [Active] CIN = U72200WB2003PTC096700

Company & Directors' Information:- J B SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72200KL1997PTC011510

Company & Directors' Information:- M AND S SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72200MH1996PTC103819

Company & Directors' Information:- K AND M SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U32101UP1993PTC015352

Company & Directors' Information:- S S V SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72300TN1996PTC037072

Company & Directors' Information:- R G B SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72300TN1998PTC040485

Company & Directors' Information:- C C SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U31100TG1996PTC023469

Company & Directors' Information:- K R T SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U52392TN2002PTC048704

Company & Directors' Information:- B & D SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72100OR1996PTC004611

Company & Directors' Information:- A M P S SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72900WB2001PTC093281

Company & Directors' Information:- G M E SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U71290DL1987PTC029758

Company & Directors' Information:- R B SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U31300RJ1990PTC005689

Company & Directors' Information:- E D H SYSTEMS PVT. LTD. [Strike Off] CIN = U99999DL1991PTC045384

Company & Directors' Information:- H N G SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72900RJ2012PTC040713

Company & Directors' Information:- F A SYSTEMS PRIVATE LIMITED [Active] CIN = U72100MH2004PTC148941

Company & Directors' Information:- H AND P SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U74900PN2013PTC146918

Company & Directors' Information:- G. K. SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72900PN2006PTC129225

Company & Directors' Information:- T G SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U31403TN2006PTC061859

Company & Directors' Information:- I T SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72400AS1999PTC005824

Company & Directors' Information:- Y Y SYSTEMS PRIVATE LIMITED [Active] CIN = U72200CH2015PTC035767

Company & Directors' Information:- N P M E SYSTEMS PRIVATE LIMITED [Active] CIN = U29299DL1998PTC094645

Company & Directors' Information:- R D SYSTEMS PRIVATE LIMITED [Active] CIN = U72100DL2000PTC103462

Company & Directors' Information:- V C SYSTEMS PVT LTD [Active] CIN = U72200DL2001PTC111812

Company & Directors' Information:- K B N SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U64204DL1997PTC088904

Company & Directors' Information:- A B SYSTEMS PRIVATE LIMITED [Active] CIN = U93000DL2012PTC234774

Company & Directors' Information:- J S N D SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72900GJ2011PTC065160

Company & Directors' Information:- J C D SYSTEMS PVT LTD [Strike Off] CIN = U32109PB1988PTC008438

Company & Directors' Information:- Y R SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72900DL2000PTC105093

Company & Directors' Information:- S R SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72900DL2000PTC104743

Company & Directors' Information:- F C S SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U73100DL1997PTC090517

Company & Directors' Information:- E R SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72200TG2008PTC061904

Company & Directors' Information:- R & T SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U72200DL2008PTC179617

Company & Directors' Information:- Q S Q SYSTEMS PRIVATE LIMITED [Strike Off] CIN = U51109KA2000PTC026269

    CS(COMM) Nos. 899 & 900 of 2016

    Decided On, 20 February 2019

    At, High Court of Delhi

    By, THE HONOURABLE MR. JUSTICE RAJIV SAHAI ENDLAW

    For the Plaintiffs: H. Rajeshwari, Kumar Chitranshu, Advocates. For the Defendants: Abhai Pandey, Varun Sharma, Gautam Kumar, Advocates.



Judgment Text

1. The plaintiffs instituted these two suits, against the same defendants, for permanent injunction restraining the defendants from infringing registered designs no.219309, 224813, 252225, 230893 & 262661 of the plaintiff and from passing off their goods as those of the plaintiffs and for ancillary reliefs.

2. The suits were entertained and summons thereof and notices of the applications for interim injunction issued and vide ex parte order dated 22nd July, 2016 in CS(COMM) 900/2016, the defendants restrained from infringing the aforesaid designs of the plaintiffs.

3. The defendants, though filed written statements in both suits, but on 20th March, 2017 stated that they had no objection to the suits, insofar as the relief of permanent injunction, being allowed. On the said statement of the counsel for the defendants, a decree of permanent injunction was passed, in favour of the plaintiffs and against the defendants, in terms of prayer paragraph 48 (a) and (b) of plaint dated 19.07.2016 in CS(COMM) 899/2016 and in terms of prayer paragraph 44 (a) of plaint dated 16.07.2016 in CS(COMM) 900/2016.

4. The suits, thereafter continued only qua the claim of the plaintiffs for ancillary reliefs of rendition of accounts and recovery of damages.

5. Vide subsequent order dated 4th July, 2017, the following common issues were framed in two suits and the parties relegated to evidence:

“1. Whether the plaintiff is entitled to a decree for rendition of account of profits earned by the defendants on account of sale of the infringing products? …....OPP

2. Whether the plaintiff is entitled to a decree for delivery by the defendants of the alleged counterfeit materials? ……..OPP

3. Whether the plaintiff is entitled to a decree of damages, if so of what amount? ……..OPP

4. Whether the defendants have continued to pass off the goods of the defendants as goods of the plaintiff even after the order dated 22.07.2016, if so, its effect? …..OPP

5. Relief.”

6. The plaintiffs have examined one witness; the defendants also have examined one witness, and closed their evidence. The suit is ripe for final hearing and the counsels have been heard.

7. The plaintiffs, in the affidavit by way of examination-in-chief of their sole witness, have proved nothing except repeating the contents of the plaint.

8. Though the counsel for the plaintiffs has drawn attention to paras 9 & 10 of the affidavit by way of examination-in-chief of the said witness but the deposition therein is with respect to the defendants, in spite of the decree for injunction, having continued to infringe the subject designs of the plaintiffs and having continued to pass off their goods as those of the plaintiffs and which could not have been the subject matter of the suit, after the decree for injunction had been passed. The violation, if any by the defendants of the decree for permanent injunction, could only have been the subject matter of execution of the said decree. The counsel for plaintiffs, on enquiry states that there was no application under Order XXXIX Rule 2A of the CPC also. The evidence with respect to violation by the defendants of the decree for permanent injunction, claimed to have been led by the plaintiffs, is beyond pleadings. The plaintiffs, on the issues framed, were required to lead evidence of infringement by the defendants, of prior to the institution of suit and till the time of order/decree of interim/permanent injunction.

9. The plaintiffs have utterly failed to lead any such evidence and have not even examined any technical witness and the sole witness examined is the legal head of the plaintiffs and bare perusal of his cross-examination shows that he had no personal knowledge about the case.

10. Without the plaintiffs having proved violation of the registered designs of the plaintiffs and/or having proved that the designs of the product of the defendants were in infringement thereof, the question of the plaintiffs being entitled to the reliefs of rendition of accounts and/or recovery of damages and/or of delivery of infringing goods does not arise.

11. The plaintiffs, though sought trial on the said aspects, but have utterly failed to lead the evidence so much so that the sole witness has deposed of the infringement by the defendants on the basis of “advice received by him”. It is not even deposed as to who rendered such advice and why the witness accepted the advice.

12. The suit for the ancillary reliefs, on which alone the parties were relegated to evidence, thus has to fail due to the failure of the plaintiffs themselves and need to refer to the evidence of the defendants is not felt.

13. The counsel for the plaintiffs, at this stage, states that IA No.13373/2016 under Order XXXIX Rule 2A CPC was filed in CS(COMM) 900/2016 but herself states that same was disposed of on 17th February, 2017. A perusal of the order dated 17th February, 2017 in IA No.13373/2016 shows that the Court was satisfied that the defendants had not violated the interim order. The plaintiffs thereafter did not agitate the issue further.

14. Suffice it is to state that defendant No.1, being the Director of defendant No.2, examined as the sole witness of the defendants, has denied any infringement or passing off and the suit, insofar as for the ancillary relief, fails.

15. The counsel for the plaintiffs has pressed for costs.

16. The plaintiffs having not proved infringement/passing off and the defendants having at the outset only, without trial, consented to a decree for permanent injunction, the plaintiffs are not found entitled to any costs.

17. Counsel for the defendants presses for costs.


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>18. The plaintiffs having compelled the defendants to be relegated to evidence in spite of defendants having consented to a decree for permanent injunction, are liable for costs of the defendants and also for wasting the time of this Court for the last over one and a half years, when no technical witness of the plaintiffs to prove infringement of design, even was to be examined and only the legal head was to depose on the basis of advice received by him. 19. However, taking lenient view of the matter and cautioning the plaintiffs, I am this time refraining from burdening the plaintiffs with costs. Decree sheet be drawn up.
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