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Poonam Engineering Works v/s Bharatbhai Khushalbhai Patel Trading as Harikrishna Industries & Another


Company & Directors' Information:- PATEL ENGINEERING LIMITED [Active] CIN = L99999MH1949PLC007039

Company & Directors' Information:- POONAM INDUSTRIES LIMITED [Active] CIN = U17110GJ1993PLC019036

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

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

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

Company & Directors' Information:- POONAM ENGINEERING (INDIA) PRIVATE LIMITED [Strike Off] CIN = U28112MH2012PTC226807

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

Company & Directors' Information:- N M PATEL ENGINEERING PRIVATE LIMITED [Active] CIN = U28999GJ1990PTC013533

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:- I M S ENGINEERING AND TRADING PRIVATE LIMITED [Strike Off] CIN = U51219UP2002PTC026423

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

Company & Directors' Information:- V D PATEL ENGINEERING CO PRIVATE LIMITED [Active] CIN = U29100MH2008PTC184350

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:- A H B ENGINEERING INDUSTRIES PVT LTD [Strike Off] CIN = U35999WB1988PTC044786

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

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

Company & Directors' Information:- M K PATEL INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U45205GJ2015PTC082695

Company & Directors' Information:- POONAM TRADING PRIVATE LIMITED [Strike Off] CIN = U51909DL1989PTC035295

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

Company & Directors' Information:- THE PATEL TRADING COMPANY LIMITED [Not available for efiling] CIN = U99999MH1942PTC003779

Company & Directors' Information:- THE PATEL INDUSTRIES PRIVATE LIMITED [Dissolved] CIN = U99999MH1946PLC010378

Company & Directors' Information:- PATEL INDUSTRIES LIMITED [Not available for efiling] CIN = U99999MH1951PLC010001

    M.P. No. 132/2007 IN ORA/85/2007/TM/AMD

    Decided On, 12 December 2008

    At, Intellectual Property Appellate Board

    By, HONBLE SHRI Z. S. NEGI
    By, CHAIRMAN & HONBLE MS. S. USHA
    By, TECHNICAL MEMBER

    For the Appellant: R.R.Shah, Advocate. For the Respondent: R1 Y.J.Trivedi, Advocate.



Judgment Text

(Circuit Bench at Ahmedabad)


Hon?ble Shri Z. S. Negi, Chairman:


The above rectification application is for the removal of trade mark , No.942022 dated 24.7.2000 in class 12 in the name of respondent No.1 from the Register of Trade Marks or rectification of the Register under section 47/57 of the Trade Marks Act, 1999 (hereinafter referred to as the Act).


2. Pending disposal of the rectification application, the respondent No.1 filed an interlocutory petition, M.P.No.132/2007, seeking rejection of the application on the ground that the applicant cannot avail the benefit of provisions of section 125 of the Act as in the present case jurisdiction to entertain the application is conferred by rule 92 of the Trade Marks Rules, 2002 (hereinafter referred to as the Rules) only on the Registrar of Trade Marks and not on this Appellate Board.


3. It is the case of respondent No.1 that an application to the Registrar under section 47, 57, 68 or 77 of the Act for making, expunging or varying of any entry relating to a trade mark or collective trade mark or certification trade mark in the register shall be filed on Form TM-26 or Form TM-43, as the case may be, accompanied by statement in triplicate setting out fully the nature of applicant?s interest, the facts upon which he bases his case and the relief which he seeks and where the applicant is not the registered proprietor of the trade mark in question, the application and statement aforesaid shall in triplicate be left at the Trade Marks Registry. The respondent No.1 has submitted that in the present application, the provisions of rule 92 of the Rules will apply as there was no litigation pending between the parties herein to attract the provisions of section 125 of the Act. The petitioner to the Interlocutory Petition has averred therein that the issue of jurisdiction raised by it should be treated as the preliminary issue and the same may be decided prior to making any proceedings in the matter.


4. The applicant, which is the respondent No.1 in the Interlocutory Petition, has filed its reply to the said petition refuting the averments/submissions made in the petition. It has denied that the rectification application has wrongly been filed before the Appellate Board and on the contrary it has asserted that the application in question has been filed before the right forum. In support of its assertion, the applicant to the rectification application has submitted that the statute itself provide option under sections 47 and 57 of the Act to the person aggrieved to file rectification application either before the Registrar of Trade Marks or before the Intellectual Property Appellate Board and thus the applicant to the rectification application has rightly chosen to file such application before the Appellate Board.


5. The Interlocutory Petition came up before us for hearing on 25th September 2008 wherein Shri R.R.Shah, learned advocate, appeared on behalf of the applicant/respondent and Shri Y.J.Trivedi, learned advocate, appeared for the petitioner/respondent of the Interlocutory Petition.


6. Shri Y. J. Trivedi, learned counsel, contended that this Appellate Board has no jurisdiction to entertain the pending rectification application as at the time of such filing there was no suit instituted or pending in a court of law and when that is so, the applicant cannot file such application invoking section 125 of the Act. Provisions of section 125 of the Act is available to a person aggrieved to come before the Appellate Board in certain cases, such as where a suit for infringement of a registered trade mark, the validity of the registration whereof is questioned or where in any such suit ,the defendant raises a defence under section 30(2) (e) of the Act and the plaintiff questions the validity of the registration of the defendant?s trade mark, the issue as to the validity of the registration of the trade mark concerned is to be determined only on an application for the rectification made to the Appellate Board but in the present case neither the applicant to the rectification application nor the respondent No.1 to the rectification application has either instituted or any suit pending against the either party. He further contended that in view of these facts, the jurisdiction to entertain the present application lies with the Registrar of Trade Marks and the appropriate provisions applicable are rules 91 and 92 of the Rules. Rule 91 provides for the forum where the rectification application is to be filed by a person who is not a registered proprietor of the trade mark and rule 92 of the Rules provide for the manner of filing of an application by such proprietor to rectify or remove a trade mark from the register. Learned counsel urged that the Interlocutory Petition may pleased be allowed with cost in favour of the petitioner.


7. Learned senior counsel Shri R.R.Shah, on the other hand vehemently opposed the petition by submitting that it is generally optional for the applicant seeking rectification of register to file such application either before the Registrar of Trade Marks or before the Intellectual Property Appellate Board under the Act subject to the rider that where a suit for infringement of a registered trade mark, the validity of registration is questioned, the issue of validity can be determined only on the application for rectification made to the Appellate Board. The procedure to be followed before the Registrar of Trade Marks has been prescribed in rules 92 to 101 of the Rules and procedure before the Appellate Board is prescribed in the Intellectual Property Appellate Board (Procedure) Rules, 2003. He contended that the contention of the petitioner that the application on Form TM-26 or Form TM-43 ought to have been filed before the Registrar of Trade Marks is unsustainable under law. The applicant of the rectification application, in exercise of its option provided in the statute, has rightly chosen to file the rectification application before the Appellate Board. Learned senior counsel further submitted that the petitioner by filing this interlocutory petition cannot take away the statutory right of the applicant and if the present petition is allowed the right of the applicant in rectification application will be highly prejudiced. It was urged that the present interlocutory petition may be dismissed with costs.


8. Any person can file an opposition to application for registration but only an aggrieved person can file an application for rectification of a registered trade mark under section 47 or section 57of the Act or under both the sections. The relevant portions of sections 47 and 57 of the Act are extracted as under:-


?47. Removal from register and imposition of limitations on ground on non-use. -


(1) A registered trade mark may be taken off the register in respect of the goods or services in respect of which it is registered on application made in the prescribed manner to the Registrar or the Appellate Board by any person aggrieved on the ground either ?


(a) ****


(b) ****


(2)****


(3)****


57. Power to cancel or vary registration and to rectify the register.- (1) On application made in the prescribed manner to the Appellate Board or to the Registrar by any person aggrieved, the tribunal may make such order as it may think fit for canceling or varying the registration of a trade mark on the ground of any contravention, or failure to observe a condition entered on the register in relation thereto.


(2) Any person aggrieved by the absence or omission from the register of any entry, or by any entry made in the register without sufficient cause, or by any entry wrongly remaining on the register, or by any error or defect in any entry in the register, may apply in the prescribed manner to the Appellate Board or to the Registrar, and the tribunal may make such order for making, expunging or varying the entry as it may think fit.


(3)****


(4)****


(5)****?


It is abundantly clear from the above extracted sections of the Act that the person aggrieved can make an application for removal from register and imposition of limitations on ground of non-use or rectification of register under section 47 or section 57 of the Act. The option is of the applicant to choose the appropriate forum before which he decides to file such application. The only rider to the above extracted provisions is that no suit for infringement, in which the validity of registration is questioned, should have been instituted or pending before a civil court and where this condition exists, the application is required to be filed before the Appellate Board only. In the present case it is averred that suit for infringement, raising an issue of validity of the registered trade mark, is not instituted, the applicant had option to file the application either before the Registrar of Trade Marks or before the Appellate Board and the applicant had accordingly chose to file such application before the Appellate Board. We do not see any jurisdictional issue involved in the application filed before this Appellate Board. As per section 83 of the Act, this Appellate Board has been established to exercise the jurisdiction, powers and authority under the Act. Section 83 of the Act is, for the sake of convenience, extracted as under:-

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/> ?83. Establishment of Appellate Board.? The Central Government shall, by notification in the Official Gazette, establish an Appellate Board to be known as the Intellectual Property Appellate Board to exercise the jurisdiction, powers and authority conferred on it by or under this Act.? Sections 47 and 57 of the Act confer jurisdiction on the Appellate Board to entertain application thereunder and make such order as the Appellate Board may think fit. The applicant has in the application for rectification averred that it is the person aggrieved for the reasons given therein. The applicant has also filed the application for rectification under sections 47 and 57 of the Act and only mentioned section 125 of the Act in the heading of the application. A mere wrongly referred section of the Act cannot be a ground to throw away the application. 9. In view of the above, we see no merit in the Interlocutory Petition and the same deserves to be dismissed. Accordingly, the Interlocutory Petition is dismissed with order as to costs.
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