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M/s Passi Mechanical Works, At Phullanwal v/s Jaswinder Singh Passi, M/s J.S.Passi Agro Engineering Industries & Another


Company & Directors' Information:- SINGH INDUSTRIES PRIVATE LIMITED [Active] CIN = U45206MP2006PTC019143

Company & Directors' Information:- D P ENGINEERING INDUSTRIES LIMITED [Active] CIN = U27310DL2008PLC176856

Company & Directors' Information:- T S MECHANICAL WORKS PVT LTD [Active] CIN = U28939PB1987PTC007824

Company & Directors' Information:- A K ENGINEERING INDUSTRIES (INDIA) PRIVATE LIMITED [Active] CIN = U25206DL1997PTC085204

Company & Directors' Information:- THE SINGH ENGINEERING WORKS PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U27310UP1941PTC001043

Company & Directors' Information:- G L ENGINEERING INDUSTRIES PRIVATE LIMITED [Active] CIN = U28920MH1981PTC023662

Company & Directors' Information:- SINGH ENGINEERING WORKS PRIVATE LIMITED [Active] CIN = U29220OR2009PTC011006

Company & Directors' Information:- B V M ENGINEERING INDUSTRIES LIMITED [Active] CIN = U28111DL1972PLC005983

Company & Directors' Information:- G R MECHANICAL WORKS PVT LTD [Active] CIN = U74899DL1990PTC039671

Company & Directors' Information:- I D MECHANICAL PVT LTD [Strike Off] CIN = U39219WB1985PTC039170

Company & Directors' Information:- D G MECHANICAL WORKS PRIVATE LIMITED [Active] CIN = U29268DL2010PTC209889

Company & Directors' Information:- R R R ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC055069

Company & Directors' Information:- A. V. ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U99999DL1974PTC007360

Company & Directors' Information:- R K T E MECHANICAL INDIA PVT LTD [Active] CIN = U29299WB2006PTC108747

Company & Directors' Information:- D. J. MECHANICAL PRIVATE LIMITED [Active] CIN = U74999MH2008PTC183310

Company & Directors' Information:- G D R ENGINEERING INDUSTRIES PVT LTD [Strike Off] CIN = U27109UP1971PTC003388

Company & Directors' Information:- L S ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74899DL1977PTC008484

Company & Directors' Information:- I B I ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U45202PB1974PTC003422

Company & Directors' Information:- B B MECHANICAL CO PVT LTD [Strike Off] CIN = U24299WB1983PTC035723

Company & Directors' Information:- A H B ENGINEERING INDUSTRIES PVT LTD [Strike Off] CIN = U35999WB1988PTC044786

Company & Directors' Information:- AGRO ENGINEERING (M P) PVT LTD [Active] CIN = U29211MP1969PTC001057

Company & Directors' Information:- O K ENGINEERING INDUSTRIES PRIVATE LTD [Active] CIN = U74899DL1987PTC027660

Company & Directors' Information:- R V MECHANICAL WORKS PRIVATE LIMITED [Active] CIN = U74899DL2000PTC108827

Company & Directors' Information:- R P ENGINEERING INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U99999DL1973PTC006781

Company & Directors' Information:- H N SINGH AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U14220UP2015PTC070449

Company & Directors' Information:- R. SINGH AGRO INDUSTRIES PRIVATE LIMITED [Active] CIN = U15122UP2014PTC065049

Company & Directors' Information:- S V ENGINEERING INDUSTRIES PVT LTD [Under Liquidation] CIN = U74210TG1981PTC003174

    M.P.96 of 2007 in ORA/120 of 2007/TM/DEL And ORA/120 of 2007/TM/DEL

    Decided On, 09 October 2009

    At, Intellectual Property Appellate Board

    By, HONOURABLE Z.S NEGI CHAIRMAN & HONOURABLE SYED OBAIDUR RAHAMAN TECHNICAL MEMBER

    For the Applicant: M.K.Miglani & D.K.Dhingra, Advocates. For the Respondents: R1, K.K.Gautam, Advocate.



Judgment Text

(Circuit Bench Sitting at Delhi)


ORDER (No.184/2009)


Z. S. Negi, Chairman:


1. Counsel for the applicant along with the applicant in person present. Shri K.K.Gautam authorized representative of counsel for the respondent No.1 present. Authorized representative of counsel for respondent No.1 submits that he has been authorized to make a statement before this Appellate Board to the effect that the impugned trade mark under No.1257906 in class 8 may be cancelled by allowing the rectification application. In view of this statement made by the authorized representative of counsel for the respondent No.1, the learned counsel for the applicant submits that in order to prevent any misuse of the certificate of registration, the same is required to be surrendered by the respondent No.1 to the Registrar of Trade Marks under intimation to the applicant and to this Appellate Board. The submission of the counsel for applicant appears to be fair and logical. Therefore, we are inclined to accept the submission made by the learned counsel for the applicant.


2. In view of the above, the rectification application is allowed and the Registrar of Trade Marks is directed to cancel the trade mark under No.1257906 in class 8 and the respondent No.1 is directed to surrender the certificate of registration to the Registrar of Trade Marks within four weeks from the date of receipt of this order, under intimation to the applicant as well as to this Appel

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late Board. Since the rectification application is allowed, the stay application (M.P. No.96/07) does not survive. However, the parties are left to bear their own costs.
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