w w w . L a w y e r S e r v i c e s . i n



Keshav Oil and Cotton Ginning Industries Pvt. Ltd. v/s Bansal Cotton and Oil Mills


Company & Directors' Information:- THE COTTON CORPORATION OF INDIA LIMITED [Active] CIN = U51490MH1970GOI014733

Company & Directors' Information:- J. K. COTTON LIMITED [Active] CIN = U17111UP1924PLC000275

Company & Directors' Information:- P A S COTTON MILLS PRIVATE LIMITED [Active] CIN = U17111TN2005PTC058104

Company & Directors' Information:- V R A COTTON MILLS PRIVATE LIMITED [Active] CIN = U15311PB1997PTC020061

Company & Directors' Information:- P D COTTON PRIVATE LIMITED [Active] CIN = U52321GJ2007PTC051857

Company & Directors' Information:- N K OIL MILLS PVT LTD [Active] CIN = U15201GJ1994PTC022669

Company & Directors' Information:- B P OIL MILLS LIMITED [Active] CIN = U15142UP1965PLC003232

Company & Directors' Information:- C A V COTTON MILLS PRIVATE LIMITED [Active] CIN = U17115TZ1987PTC002014

Company & Directors' Information:- R. I. COTTON PRIVATE LIMITED [Active] CIN = U17120GJ2010PTC061139

Company & Directors' Information:- KESHAV OIL & COTTON GINNING INDUSTRIES PRIVATE LIMITED [Active] CIN = U24100DL2013PTC254858

Company & Directors' Information:- V K S M COTTON MILLS LIMITED [Active] CIN = U17111TZ1998PLC008682

Company & Directors' Information:- B. R. OIL INDUSTRIES PRIVATE LIMITED [Active] CIN = U15141MP2009PTC022534

Company & Directors' Information:- D D COTTON PRIVATE LIMITED [Active] CIN = U17120MH1994PTC156054

Company & Directors' Information:- K P L OIL MILLS PRIVATE LIMITED [Active] CIN = U15142KL1983PTC003685

Company & Directors' Information:- P K COTTON MILLS PRIVATE LIMITED [Active] CIN = U17111DL2004PTC130281

Company & Directors' Information:- P. I. COTTON PRIVATE LIMITED [Active] CIN = U17120GJ2007PTC050747

Company & Directors' Information:- B V COTTON PRIVATE LIMITED [Active] CIN = U17111GJ2004PTC044704

Company & Directors' Information:- S K COTTON PRIVATE LIMITED [Active] CIN = U17110GJ2006PTC047511

Company & Directors' Information:- S R COTTON PRIVATE LIMITED [Active] CIN = U17120KA2013PTC071881

Company & Directors' Information:- S D S COTTON PVT LTD [Active] CIN = U17115PB1991PTC011007

Company & Directors' Information:- K P G COTTON MILLS PRIVATE LIMITED [Active] CIN = U17115TZ1993PTC004509

Company & Directors' Information:- D B V COTTON MILLS PRIVATE LIMITED [Active] CIN = U17115TZ1982PTC001145

Company & Directors' Information:- KESHAV INDUSTRIES PRIVATE LIMITED [Active] CIN = U15143MP2009PTC021535

Company & Directors' Information:- BANSAL INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U27320DL1991PTC044384

Company & Directors' Information:- P A COTTON PVT LTD [Active] CIN = U74999WB1992PTC055525

Company & Directors' Information:- D D COTTON PRIVATE LIMITED [Not available for efiling] CIN = U17115PB1994PTC014981

Company & Directors' Information:- N K B OIL MILLS PRIVATE LIMITED [Active] CIN = U15142KL1999PTC013095

Company & Directors' Information:- S B OIL INDUSTRIES PVT LTD [Active] CIN = U51225WB1981PTC033684

Company & Directors' Information:- R K OIL INDUSTRIES PRIVATE LIMITED [Active] CIN = U51109UP1991PTC013762

Company & Directors' Information:- K K K OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15142KL2000PTC013621

Company & Directors' Information:- S S COTTON MILLS PRIVATE LIMITED [Active] CIN = U17115PB1997PTC019918

Company & Directors' Information:- K S COTTON PRIVATE LIMITED [Active] CIN = U17299WB2003PTC096994

Company & Directors' Information:- P R COTTON INDUSTRIES PRIVATE LTD. [Active] CIN = U74899DL1987PTC028281

Company & Directors' Information:- M M A OIL INDUSTRIES PRIVATE LIMITED [Active] CIN = U36100KA2013PTC069069

Company & Directors' Information:- D B GINNING PRIVATE LIMITED [Active] CIN = U17120GJ2012PTC071223

Company & Directors' Information:- S N OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15142HR1986PTC025702

Company & Directors' Information:- G. B. OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15326HR1985PTC019817

Company & Directors' Information:- J R COTTON MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TN1996PTC034302

Company & Directors' Information:- R. OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15141DL1992PTC047883

Company & Directors' Information:- K R OIL INDUSTRIES PRIVATE LIMITED [Active] CIN = U15140UP1988PTC009717

Company & Directors' Information:- J K OIL MILLS COMPANY LIMITED [Strike Off] CIN = U15143UP1955PLC002570

Company & Directors' Information:- J J OIL INDUSTRIES PRIVATE LIMITED [Active] CIN = U15140MH1997PTC110992

Company & Directors' Information:- D C H COTTON MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TZ1997PTC008130

Company & Directors' Information:- B D COTTON PRIVATE LIMITED [Active] CIN = U51909GJ1978PTC003234

Company & Directors' Information:- L D COTTON MILLS PRIVATE LIMITED [Strike Off] CIN = U17291MH2014PTC256832

Company & Directors' Information:- A D COTTON MILLS PVT LTD [Active] CIN = U99999MH1970PTC014837

Company & Directors' Information:- G K COTTON PVT LTD [Active] CIN = U00309BR1982PTC001698

Company & Directors' Information:- N N OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15147MH1999PTC117989

Company & Directors' Information:- U. V. COTTON & OIL INDUSTRIES PRIVATE LIMITED [Active] CIN = U17299GJ2019PTC106234

Company & Directors' Information:- R R COTTON PRIVATE LIMITED [Active] CIN = U17111DL1998PTC094459

Company & Directors' Information:- KESHAV COMPANY PVT LTD [Active] CIN = U22300MP1953PTC000772

Company & Directors' Information:- C R COTTON INDIA PRIVATE LIMITED [Active] CIN = U17299DL2006PTC145903

Company & Directors' Information:- J & T OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15141KL2006PTC019754

Company & Directors' Information:- A AND R OIL MILLS PVT LTD [Strike Off] CIN = U15315CH1994PTC014265

Company & Directors' Information:- V P K COTTON MILLS PRIVATE LIMITED [Strike Off] CIN = U17111TZ2000PTC009530

Company & Directors' Information:- OIL INDUSTRIES LIMITED [Dissolved] CIN = U99999KA1947PLC000951

Company & Directors' Information:- THE KESHAV MILLS COMPANY LIMITED [Not available for efiling] CIN = U99999MH1934PLC007747

Company & Directors' Information:- KESHAV MILLS LTD [Strike Off] CIN = U17119GJ1934PLC000475

    FAO NO. 8443 of 2014

    Decided On, 03 February 2016

    At, High Court of Punjab and Haryana

    By, THE HONOURABLE MR. JUSTICE AUGUSTINE GEORGE MASIH

    For the Appellant: M.K. Miglani, Pankaj Gupta, Advocates. For the Respondent: Rahul Deswal, Advocate.



Judgment Text

Augustine George Masih, J.

1. Challenge in this appeal is to the order dated 11.04.2014 passed by the Additional District Judge, Hisar, whereby the application under Order 39 Rules 1 and 2 read with Section 151 CPC filed by the appellant praying for interim injunction restraining the defendant from passing their goods under the trade mark 'Do Gay Chhap' and "Do Gay Chhap (KACOM Device of Cow)" either directly or through its servants, agents and dealers and from manufacturing, selling, offering for sale or otherwise directly or indirectly in the name and style of the applicant bearing trade mark 'Do Gay Chhap'.

2. It is the contention of the learned counsel for the appellant that the order denying the interim injunction to the appellant is without any justification and is contrary to the facts. He contends that the basic principle of law regarding grant of temporary injunction particularly when the trade marks are held to be almost similar and the goods are also the same has been overlooked. The documents, which have been produced on record by the appellant i.e. the invoices mention the trade mark 'Do Gay Chhap' and the cash memos for the period 1984-1997 have print of Two Cows depicted in the monogram, which is in use whereas, the respondent, admittedly, had started using the monogram since the year 1987 and, therefore, the appellant has been able to prima facie establish itself to be the prior adopter and user of the given trade mark. He submits that mere presence of the mark on the register does not prove its user unless it is actually used. As a matter of fact, the Court below has failed to appreciate that the user claimed is different from the user proved especially when the user had to be proved by the respondent. The respondent has not produced any document on record proving the use of the trade mark by it. As per the findings returned by the Court below, it is an admitted case that the appellant and the respondent are in the same trade and the labels are similar and appellant is prior in business, therefore, the presumption is that respondent must have copied the label of the appellant otherwise, there could not be any similarity than by imitation or copying. As the appellant has been able to prove a prima facie case in its favour, the interim injunction, as prayed for, should have been granted and the Court has failed to appreciate that irreparable harm and injury would be caused to the appellant if the respondent was not restrained from using the impugned trade mark during the pendency of the suit. Not only that the impugned order would prejudice the consumers and customers on the large scale as the confusion and deception would be inevitable because of similarity of trade mark and goods. He, thus, contends that the impugned order be set aside and the application preferred by the appellant be allowed by granting interim injunction restraining the respondent, as prayed for.

3. On the other hand, counsel for the respondent submits that a well-reasoned and detailed order has been passed by the Court below where each and every aspect has been dealt with including the documents. The cash memos, as have been produced by the respondent from the year 1973-1984, depict handwritten 'Two Cows' mentioned in Column No. 2 but the cash memos with effect from the year 1984-1997 are issued by M/s Madan Lal Hans Raj where the Two Cows were depicted and these too are different from the monogram which is now being disputed. He contends that the appellant was initially running the firm in the name of M/s Madan Lal Hans Raj and its purpose was for selling food grain articles as whole-seller as well as retailer and commission agent. M/s Keshav Oil and Cotton Ginning Industries firm came into existence w.e.f. 15.12.1997 and the license was given for one year and the certificate was issued by the District Marketing Enforcement Officer, Hisar in this regard. The trade mark of Two Cows was not their at that stage as well. No proof has been shown that it had been running the business of manufacturing, processing, marketing and selling cattle seeds, oil cakes, seeds etc. since the year 1973 as claimed rather it entered into this business in the year 1997. He contends that the appellant filed the application in the year 2013 whereby the formalities for registration of the trade mark of Two Cows was initiated. He, thus, contends that the assertion of the counsel for the appellant that the appellant had been using this trade mark much prior to the respondent, who admittedly started business with effect from 1987 and got the monogram of Two Cows and the trade mark registered on 18.11.2009 and the proof thereof has also been produced that the said trade mark is being used since the said year, cannot be accepted. He, thus, contends that the finding, as recorded by the Courts below in the impugned order is fully justified and in accordance with law.

4. I have considered the submissions made by the learned counsel for the parties and with their able assistance, have gone through the impugned order and the documents produced by the parties have also been perused.

5. On 13.01.2016 when the case was taken up for hearing, counsel for the appellant has asserted that the respondent has not been using the pictorial monogram of two cows 'Do Gay Chhap' prior to the use of the appellant, on which the counsel for the respondent had sought an adjournment to produce documents. On 21.01.2016, original receipts and some carbon copies were produced by the counsel for the respondent indicating the use of the pictorial monogram of two cows 'Do Gay Chhap'.

Copies of the said documents were handed over to the counsel for the appellant, who sought a short adjournment to verify the same. Today when the case was taken up for hearing, the counsel could not dispute the said documents which establishes the use of the pictorial monogram of 'Do Gay Chhap' at least since 30.11.1994. These documents are 22 in number.

6. The facts, which primarily relate to and as have been argued by the counsel for the parties, are that the monogram and the trade mark 'Do Gay Chhap' label and "Do Gay Chhap (KACOM Device of Cow)" was asserted to be used by the appellant since the year 1973 and it is being used prior in time by the appellant to the respondent, as per the settled preposition in law that if the applicant succeeds in proving the fact that he has been using the trade mark prior to the respondent, then he is entitled to the relief of injunction, as prayed for, the same has to be accepted. The documents, which have been placed on record and have been referred to in detail by the learned Lower Appellate Court and as admitted by the counsel at the time of arguments, are the photocopies of the cash memos from the year 1973 to 1983 which mentioned two cows handwritten in column No. 2.

In the cash memos issued w.e.f. 05.10.1984 to 25.12.1997, which are issued by M/s Madan Lal Hans Raj, two cows were depicted but the monogram thereof is quite different from the monogram which is now in dispute, for which an injunction is prayed for.

7. It would not be out of way to mention here that initially the firm was in the name of M/s Madan Lal Hans Raj and its purpose was for selling food grain articles as whole-seller as well as retailer and commission agent. No documentary evidence has been produced that they were doing the business prior to the issuance of the license in the nature of manufacturing, processing, marketing and selling cattle seeds, oil cakes, seeds etc. nor in the form of income tax returns the business they were indulging in prior thereto was only selling food grain articles as whole-seller as well as retailer and commission agents. This status continued till 15.12.1997 when Form-B was issued under Rule 17 Clause-C when the name and style of the appellant was changed as Keshav Oil and Cotton Ginning Industries and license was given for one year and certificate issued by the District Marketing Enforcement Officer, Hisar. At this stage also, trade mark of two cows was not there. The documents, which have been produced on record, show that in the year 2013, an application was moved for the first time initiating the registration formalities under the trade mark of two cows by the appellant. All this leads to a conclusion that the appellant at the earliest started using the monogram of two cows w.e.f. 25.12.1997 for the purpose of cattle feed etc. and not prior thereto.

8. On the other hand, the respondent had been using the monogram since the start of its business i.e. 01.09.1987 and has even got it registered on 18.11.2009. The documents, which have been produced in this Court copies of which have been supplied to the appellant for verification, clearly establish the use of monogram of two cows much prior to the use of the monogram, if any, by the respondent i.e. ac

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cording to the documents at least w.e.f. 30.11.1994 in the case of the respondent. This establishes that the respondent has been using the trade mark of 'two cows' prior to the applicant including the monogram. Admittedly, the respondent is in the business of manufacturing, processing, marketing and selling cattle seeds, oil cakes, seeds etc. w.e.f. 1.09.1987 and going by the license, which was obtained by the appellant, it stepped into the same business from 15.12.1997, the balance of equity is in favour of the respondent. The findings, thus, recorded by the Court below in the impugned order being based upon proper appreciation of the facts and the pleadings do not call for any interference by this Court. 9. Finding no merit in the present appeal, the same stands dismissed. 10. Any observations made herein above in this order shall have no bearing on the merits of the case and are for the purpose of deciding this appeal alone. Appeal dismissed.
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