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



Prime Comfort Products Private Limited v/s Lal Bahadur Trading as Sulakshmi Enterprises


Company & Directors' Information:- T AND D TRADING PRIVATE LIMITED [Active] CIN = U51909MH2003PTC142712

Company & Directors' Information:- A R L TRADING PRIVATE LIMITED [Active] CIN = U67120DL2005PTC143941

Company & Directors' Information:- I. B. TRADING PRIVATE LIMITED [Active] CIN = U70102MH2007PTC167894

Company & Directors' Information:- G W TRADING PRIVATE LIMITED [Active] CIN = U51900MP2013PTC031025

Company & Directors' Information:- PRIME COMFORT PRODUCTS PRIVATE LIMITED [Active] CIN = U74900DL2009PTC195870

Company & Directors' Information:- D K O TRADING COMPANY PVT LTD [Converted to LLP and Dissolved] CIN = U51226WB1992PTC054818

Company & Directors' Information:- P P PRODUCTS PVT LTD [Active] CIN = U32305WB1991PTC051091

Company & Directors' Information:- K K PRODUCTS LIMITED [Active] CIN = U31300DL1991PLC045521

Company & Directors' Information:- G-TRADING INDIA PRIVATE LIMITED [Active] CIN = U52100DL2008PTC228572

Company & Directors' Information:- K B PRODUCTS PRIVATE LIMITED [Active] CIN = U51909MH2007PTC169627

Company & Directors' Information:- A. N. TRADING PRIVATE LIMITED [Active] CIN = U51900DL2019PTC359069

Company & Directors' Information:- L G H TRADING PRIVATE LIMITED [Active] CIN = U52100MH2009PTC196493

Company & Directors' Information:- G K TRADING PVT LTD [Active] CIN = U51109WB1990PTC048559

Company & Directors' Information:- S P R TRADING PRIVATE LIMITED [Converted to LLP] CIN = U18109DL1995PTC071372

Company & Directors' Information:- S N R TRADING COMPANY PVT. LTD. [Active] CIN = U51909WB1986PTC041568

Company & Directors' Information:- L. S. G. TRADING PRIVATE LIMITED [Strike Off] CIN = U51900MH1994PTC079829

Company & Directors' Information:- H C TRADING PRIVATE LIMITED [Active] CIN = U51909WB1997PTC085250

Company & Directors' Information:- H T C TRADING PVT. LTD. [Active] CIN = U51433WB1990PTC049243

Company & Directors' Information:- P P S TRADING COMPANY PRIVATE LIMITED [Amalgamated] CIN = U29120GJ1997PTC032617

Company & Directors' Information:- K G PRODUCTS PRIVATE LIMITED [Active] CIN = U51909PB2007PTC031201

Company & Directors' Information:- IN TRADING PRIVATE LIMITED [Active] CIN = U51399DL2003PTC119199

Company & Directors' Information:- D M TRADING PVT LTD [Active] CIN = U51909WB1986PTC040744

Company & Directors' Information:- B H TRADING PRIVATE LIMITED [Active] CIN = U51909MH2005PTC151768

Company & Directors' Information:- M T TRADING COMPANY PVT LTD [Amalgamated] CIN = U52110WB1991PTC051822

Company & Directors' Information:- S S P PRODUCTS PRIVATE LIMITED [Active] CIN = U22110WB1974PTC210201

Company & Directors' Information:- J K TRADING COMPANY PRIVATE LIMITED [Active] CIN = U51432AS2001PTC006676

Company & Directors' Information:- H F TRADING PRIVATE LIMITED [Active] CIN = U51101MP2013PTC031441

Company & Directors' Information:- M L B PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1990PTC040990

Company & Directors' Information:- K L TRADING COMPANY PRIVATE LIMITED [Active] CIN = U74899DL1989PTC035081

Company & Directors' Information:- K T TRADING COMPANY PRIVATE LIMITED [Active] CIN = U29265MH1954PTC009417

Company & Directors' Information:- COMFORT (INDIA) LIMITED [Active] CIN = U15549WB1995PLC075762

Company & Directors' Information:- M M PRODUCTS LIMITED [Strike Off] CIN = U28994DL1992PLC050955

Company & Directors' Information:- T S P M TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U15400TN2009PTC070424

Company & Directors' Information:- L M TRADING COMPANY PVT LTD [Active] CIN = U24232WB1986PTC040212

Company & Directors' Information:- N E TRADING COMPANY LIMITED [Active] CIN = U51909ML2000PLC006095

Company & Directors' Information:- PRIME ENTERPRISES PRIVATE LIMITED [Converted to LLP] CIN = U51100GJ1995PTC025514

Company & Directors' Information:- M P K PRODUCTS PVT LTD [Active] CIN = U26919AS1994PTC004183

Company & Directors' Information:- W W TRADING PRIVATE LIMITED [Active] CIN = U51909MH2003PTC140832

Company & Directors' Information:- G K PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC043260

Company & Directors' Information:- J S TRADING COMPANY PVT LTD [Active] CIN = U51909WB1992PTC057003

Company & Directors' Information:- S B H TRADING COMPANY PRIVATE LIMITED [Active] CIN = U52339KA2008PTC045790

Company & Directors' Information:- N R PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51109AS1998PTC005561

Company & Directors' Information:- C L PRODUCTS INDIA LIMITED [Active] CIN = U51909DL2002PLC116975

Company & Directors' Information:- K. S. A. PRODUCTS PRIVATE LIMITED [Active] CIN = U51220PB2014PTC039023

Company & Directors' Information:- M L TRADING COMPANY PVT LTD [Strike Off] CIN = U52110WB1988PTC044086

Company & Directors' Information:- S B J TRADING (INDIA) PRIVATE LIMITED [Active] CIN = U51900MH2005PTC158498

Company & Directors' Information:- PRIME PRODUCTS LIMITED [Active] CIN = U19111UP1939PLC000926

Company & Directors' Information:- D. R. PRODUCTS PRIVATE LIMITED [Active] CIN = U52320DL2011PTC213508

Company & Directors' Information:- COMFORT PRODUCTS PRIVATE LIMITED [Active] CIN = U31908MH2012PTC227551

Company & Directors' Information:- M N TRADING COMPANY PRIVATE LIMITED [Active] CIN = U51505MH2004PTC146652

Company & Directors' Information:- R S PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC036603

Company & Directors' Information:- J C R TRADING PVT LTD [Active] CIN = U51909KL1990PTC005614

Company & Directors' Information:- R R PRODUCTS PRIVATE LIMITED [Active] CIN = U24249HR1999PTC034291

Company & Directors' Information:- S D R TRADING PRIVATE LIMITED [Active] CIN = U51109DL2009PTC188954

Company & Directors' Information:- G L TRADING CO. PRIVATE LIMITED [Active] CIN = U51219WB1998PTC086558

Company & Directors' Information:- L J TRADING PRIVATE LIMITED [Active] CIN = U51909UP2007PTC045996

Company & Directors' Information:- I G PRODUCTS PRIVATE LIMITED [Active] CIN = U74999WB2012PTC183503

Company & Directors' Information:- C AND D TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51900MH1981PTC025335

Company & Directors' Information:- Y V TRADING PRIVATE LIMITED [Strike Off] CIN = U29113MH2006PTC159994

Company & Directors' Information:- R U TRADING PRIVATE LIMITED [Active] CIN = U52390WB2009PTC136748

Company & Directors' Information:- J S R PRODUCTS PRIVATE LIMITED [Active] CIN = U31908DL2007PTC170841

Company & Directors' Information:- C F C PRODUCTS PRIVATE LIMITED [Active] CIN = U28129DL1998PTC095531

Company & Directors' Information:- P AND CO TRADING INDIA PRIVATE LIMITED [Strike Off] CIN = U18101KL1999PTC013423

Company & Directors' Information:- P A T TRADING PRIVATE LIMITED [Active] CIN = U52190WB2009PTC137537

Company & Directors' Information:- R N K TRADING CO. PRIVATE LIMITED [Active] CIN = U45202PB2006PTC029721

Company & Directors' Information:- D. N. TRADING PRIVATE LIMITED [Strike Off] CIN = U52390WB2009PTC138180

Company & Directors' Information:- U AND I TRADING PRIVATE LIMITED [Strike Off] CIN = U52399DL1989PTC035654

Company & Directors' Information:- J V TRADING PRIVATE LIMITED [Strike Off] CIN = U51909DL2005PTC132481

Company & Directors' Information:- M S PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC055125

Company & Directors' Information:- B R PRODUCTS PRIVATE LIMITED [Active] CIN = U31909DL1999PTC100727

Company & Directors' Information:- K R L TRADING PRIVATE LIMITED [Active] CIN = U51109WB2008PTC128889

Company & Directors' Information:- S P B PRODUCTS LIMITED [Active] CIN = U51909DL1996PLC082631

Company & Directors' Information:- K P TRADING & COMPANY PRIVATE LIMITED [Active] CIN = U51503AN2012PTC000169

Company & Directors' Information:- V. S. L. TRADING PRIVATE LIMITED [Active] CIN = U51909WB2009PTC139374

Company & Directors' Information:- A J TRADING PVT LTD [Active] CIN = U51491WB1988PTC045107

Company & Directors' Information:- G K D PRODUCTS PRIVATE LIMITED [Active] CIN = U15431WB1998PTC086840

Company & Directors' Information:- C R TRADING CO LTD [Under Process of Striking Off] CIN = U65993WB1980PLC032526

Company & Directors' Information:- M B R PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U17111WB1993PTC060806

Company & Directors' Information:- S V S TRADING INDIA PRIVATE LIMITED [Strike Off] CIN = U15549TN2001PTC047343

Company & Directors' Information:- A AND P TRADING COMPANY PVT LTD [Strike Off] CIN = U52100KL1990PTC005630

Company & Directors' Information:- D B P TRADING PRIVATE LIMITED [Active] CIN = U52390GJ2010PTC060765

Company & Directors' Information:- BAHADUR AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74999RJ1994PTC001499

Company & Directors' Information:- A K TRADING COMPANY PRIVATE LIMITED [Active] CIN = U51392CH1995PTC016355

Company & Directors' Information:- G R B TRADING PRIVATE LIMITED [Active] CIN = U15142KA1998PTC023508

Company & Directors' Information:- P D PRODUCTS PRIVATE LIMITED [Active] CIN = U23201DL2000PTC108462

Company & Directors' Information:- R K AND F TRADING PRIVATE LIMITED [Active] CIN = U74999WB2020PTC239455

Company & Directors' Information:- S K M PRODUCTS PRIVATE LIMITED [Active] CIN = U18101DL1998PTC093415

Company & Directors' Information:- H R PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U74899DL1978PTC009183

Company & Directors' Information:- S B TRADING PVT LTD [Under Liquidation] CIN = U10200WB1985PTC038857

Company & Directors' Information:- T S TRADING PRIVATE LIMITED [Active] CIN = U28910DL2001PTC109621

Company & Directors' Information:- V S PRODUCTS PRIVATE LIMITED [Active] CIN = U36900DL2008PTC185445

Company & Directors' Information:- T J F TRADING PRIVATE LIMITED [Under Process of Striking Off] CIN = U52190KL2010PTC025848

Company & Directors' Information:- R N S TRADING PRIVATE LIMITED [Active] CIN = U52300MH2009PTC194233

Company & Directors' Information:- A. C. TRADING PRIVATE LIMITED [Converted to LLP] CIN = U51909WB2011PTC163103

Company & Directors' Information:- V S M TRADING PRIVATE LIMITED [Active] CIN = U51909DL2005PTC133777

Company & Directors' Information:- H K PRODUCTS LIMITED [Active] CIN = U51900GJ2015PLC085457

Company & Directors' Information:- L. R. A. TRADING PRIVATE LIMITED [Under Process of Striking Off] CIN = U51109DL2010PTC202451

Company & Directors' Information:- L. B. L. TRADING PRIVATE LIMITED [Strike Off] CIN = U74140DL2010PTC202203

Company & Directors' Information:- S H A M TRADING PRIVATE LIMITED [Strike Off] CIN = U51420MH2001PTC131774

Company & Directors' Information:- S R K PRODUCTS PRIVATE LIMITED [Active] CIN = U51221KA1989PTC010032

Company & Directors' Information:- F B TRADING PVT LTD [Active] CIN = U65921WB1988PTC045315

Company & Directors' Information:- G M PRODUCTS PRIVATE LIMITED [Active] CIN = U74899DL1991PTC044687

Company & Directors' Information:- V T N PRODUCTS PVT LTD [Active] CIN = U51109WB1996PTC080094

Company & Directors' Information:- K. R. B. TRADING PRIVATE LIMITED [Active] CIN = U51101UP2010PTC040779

Company & Directors' Information:- M Y TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U16008UP1997PTC022161

Company & Directors' Information:- C M TRADING CO PVT LTD [Amalgamated] CIN = U51909WB1982PTC034578

Company & Directors' Information:- W S T Q PRODUCTS PRIVATE LIMITED [Active] CIN = U31300DL1999PTC102655

Company & Directors' Information:- COMFORT ENTERPRISES PRIVATE LIMITED [Strike Off] CIN = U45201TN2005PTC058215

Company & Directors' Information:- G S T PRODUCTS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U31909TN2006PTC059575

Company & Directors' Information:- L N TRADING CO PVT LTD [Active] CIN = U29303WB1954PTC021587

Company & Directors' Information:- S M S R TRADING PRIVATE LIMITED [Strike Off] CIN = U51909WB2015PTC206593

Company & Directors' Information:- S M P PRODUCTS PRIVATE LIMITED [Active] CIN = U25200DL2009PTC190965

Company & Directors' Information:- R. C. PRIME TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51101DL2010PTC197987

Company & Directors' Information:- S N S PRODUCTS PRIVATE LIMITED [Active] CIN = U15490DL2005PTC142749

Company & Directors' Information:- R N D TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51109DL2001PTC111762

Company & Directors' Information:- U B PRODUCTS PRIVATE LIMITED [Active] CIN = U51224DL2002PTC116457

Company & Directors' Information:- A AND A PRODUCTS PRIVATE LIMITED [Active] CIN = U21098MP2004PTC017128

Company & Directors' Information:- V J PRODUCTS PRIVATE LIMITED [Active] CIN = U36900GJ2011PTC065252

Company & Directors' Information:- S AND A PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51311DL1991PTC042938

Company & Directors' Information:- S AND G PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51909DL1982PTC014843

Company & Directors' Information:- B P PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U24241WB1999PTC089499

Company & Directors' Information:- D AND P PRODUCTS LIMITED [Amalgamated] CIN = U99999MH1951PTC008422

Company & Directors' Information:- S D H PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U55204KA2006PTC040734

Company & Directors' Information:- V M PRODUCTS PRIVATE LIMITED [Active] CIN = U24100DL2014PTC266679

Company & Directors' Information:- B N S TRADING PRIVATE LIMITED [Strike Off] CIN = U20299KA2006PTC039202

Company & Directors' Information:- K J TRADING CO PVT LTD [Strike Off] CIN = U52341KL1974PTC002616

Company & Directors' Information:- A D TRADING PRIVATE LIMITED [Active] CIN = U51909DL2002PTC114529

Company & Directors' Information:- U S TRADING PRIVATE LIMITED [Under Process of Striking Off] CIN = U65993MH2000PTC129562

Company & Directors' Information:- E C A PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U27209TN1987PTC014022

Company & Directors' Information:- T. B. TRADING LIMITED [Converted to LLP] CIN = U51909WB2017PLC220095

Company & Directors' Information:- F D M TRADING INDIA PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059248

Company & Directors' Information:- N R TRADING CO PVT LTD [Active] CIN = U51909WB1985PTC039045

Company & Directors' Information:- M K H TRADING PRIVATE LIMITED [Strike Off] CIN = U52100KA2011PTC061028

Company & Directors' Information:- R N V TRADING ENTERPRISES PRIVATE LIMITED [Active] CIN = U51102TN1986PTC013694

Company & Directors' Information:- G S B TRADING PRIVATE LIMITED [Strike Off] CIN = U52110TG1979PTC002524

Company & Directors' Information:- PRIME TRADING PRIVATE LIMITED [Active] CIN = U51909WB2009PTC136265

Company & Directors' Information:- C N TRADING PRIVATE LIMITED [Active] CIN = U91200UP1998PTC023690

Company & Directors' Information:- C P M TRADING COMPANY PVT LTD [Active] CIN = U51909KL1992PTC006517

Company & Directors' Information:- S R TRADING PRIVATE LIMITED [Under Process of Striking Off] CIN = U74899DL1996PTC082994

Company & Directors' Information:- THE INDIA TRADING CORPORATION PVT LTD [Strike Off] CIN = U51900WB1930PTC018891

Company & Directors' Information:- P N C TRADING CO PVT LTD [Active] CIN = U74999WB1961PTC025286

Company & Directors' Information:- G T E TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U52203CH1996PTC018873

Company & Directors' Information:- A. L. A TRADING PRIVATE LIMITED [Active] CIN = U51909WB2010PTC145269

Company & Directors' Information:- S V G S TRADING PRIVATE LIMITED [Strike Off] CIN = U51432TN2006PTC059766

Company & Directors' Information:- P J M TRADING (INDIA) PRIVATE LIMITED [Active] CIN = U51900MH2005PTC158475

Company & Directors' Information:- K P TRADING CO PVT LTD [Active] CIN = U51909WB1980PTC032804

Company & Directors' Information:- M V TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51229CH1995PTC016293

Company & Directors' Information:- J P TRADING PVT LTD [Strike Off] CIN = U74899DL1978PTC008976

Company & Directors' Information:- LAL TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U15549DL2000PTC103582

Company & Directors' Information:- U AND I TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51109DL1982PTC013848

Company & Directors' Information:- D S TRADING PRIVATE LIMITED [Strike Off] CIN = U74950MH1997PTC106883

Company & Directors' Information:- A N M TRADING PRIVATE LIMITED [Active] CIN = U36999MH2000PTC124380

Company & Directors' Information:- G S PRODUCTS LIMITED [Strike Off] CIN = U25191UP1989PLC010483

Company & Directors' Information:- PRIME (INDIA) PVT LTD [Strike Off] CIN = U28112OR1984PTC001383

Company & Directors' Information:- R. K. B. L. TRADING CO. PRIVATE LIMITED [Strike Off] CIN = U51498UP2008PTC035444

Company & Directors' Information:- P S F TRADING PRIVATE LIMITED [Active] CIN = U70100MH2001PTC132895

Company & Directors' Information:- H G TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51909DL2005PTC142359

Company & Directors' Information:- V U TRADING PRIVATE LIMITED [Converted to LLP] CIN = U51909MH2005PTC154698

Company & Directors' Information:- F. N. TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U52520TG1997PTC026240

Company & Directors' Information:- A R K PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U24231UP1978PTC004606

Company & Directors' Information:- S. M. PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U17299DL1966PTC004634

Company & Directors' Information:- T C E TRADING PRIVATE LIMITED [Strike Off] CIN = U51909MN2014PTC008375

Company & Directors' Information:- C M S TRADING PRIVATE LIMITED [Strike Off] CIN = U52100TN2010PTC075065

Company & Directors' Information:- N S M TRADING COMPANY PRIVATE LIMITED [Active] CIN = U52100TN2013PTC093966

Company & Directors' Information:- E W TRADING PRIVATE LIMITED [Strike Off] CIN = U51900TN2009PTC072688

Company & Directors' Information:- A L R TRADING PRIVATE LIMITED [Active] CIN = U52100MH2011PTC217069

Company & Directors' Information:- A. M. M. TRADING PRIVATE LIMITED [Active] CIN = U52190MH2009PTC192160

Company & Directors' Information:- O & B TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U52399MH2009PTC191669

Company & Directors' Information:- S D D TRADING PRIVATE LIMITED [Active] CIN = U51101MH2011PTC216846

Company & Directors' Information:- M & N TRADING PRIVATE LIMITED [Strike Off] CIN = U51101MH2012PTC226366

Company & Directors' Information:- C 3 TRADING PRIVATE LIMITED [Strike Off] CIN = U51101MH2013PTC239343

Company & Directors' Information:- H. R. TRADING CO PRIVATE LIMITED [Strike Off] CIN = U51900MH2008PTC187303

Company & Directors' Information:- N M P M TRADING PRIVATE LIMITED [Strike Off] CIN = U67190MH2011PTC223812

Company & Directors' Information:- I S K TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51102MH2005PTC156676

Company & Directors' Information:- M-LAL TRADING PRIVATE LIMITED [Active] CIN = U51109MH2010PTC208290

Company & Directors' Information:- R T TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51909MH2004PTC144712

Company & Directors' Information:- A F TRADING PRIVATE LIMITED [Active] CIN = U51909MH2004PTC145877

Company & Directors' Information:- B A TRADING COMPANY PVT LIMITED [Strike Off] CIN = U51909MH2005PTC157017

Company & Directors' Information:- M G S H TRADING PRIVATE LIMITED [Strike Off] CIN = U51909MH2010PTC202602

Company & Directors' Information:- R. M. R. PRODUCTS PRIVATE LIMITED [Active] CIN = U74999MH2017PTC298120

Company & Directors' Information:- V V G TRADING COMPANY PRIVATE LIMITED [Active] CIN = U51101UP2013PTC055642

Company & Directors' Information:- F & S TRADING PRIVATE LIMITED [Active] CIN = U51101UP2016PTC076033

Company & Directors' Information:- S P P TRADING PRIVATE LIMITED [Strike Off] CIN = U72900TN2011PTC081006

Company & Directors' Information:- C J TRADING PRIVATE LIMITED [Active] CIN = U74999UP2011PTC047020

Company & Directors' Information:- P D TRADING COMPANY PVT LTD [Active] CIN = U51101WB1988PTC045612

Company & Directors' Information:- G R B S TRADING PRIVATE LIMITED [Strike Off] CIN = U51101WB2013PTC195208

Company & Directors' Information:- L D TRADING (INDIA) PVT LTD [Active] CIN = U51909WB1977PTC031291

Company & Directors' Information:- N V TRADING COMPANY PRIVATE LIMITED [Active] CIN = U74899DL1989PTC038507

Company & Directors' Information:- A V N TRADING PRIVATE LIMITED [Active] CIN = U74899DL1993PTC055186

Company & Directors' Information:- A T TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51909DL2003PTC120282

Company & Directors' Information:- R S O TRADING COMPANY PVT LTD [Strike Off] CIN = U51909DL2001PTC111180

Company & Directors' Information:- S K K TRADING PRIVATE LIMITED [Strike Off] CIN = U51909DL2004PTC129251

Company & Directors' Information:- D H TRADING PRIVATE LIMITED [Strike Off] CIN = U51909DL2009PTC193683

Company & Directors' Information:- N B TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51909DL2010PTC206948

Company & Directors' Information:- P & Q PRODUCTS PRIVATE LIMITED [Strike Off] CIN = U51909DL2014PTC269162

Company & Directors' Information:- V P TRADING PRIVATE LIMITED [Strike Off] CIN = U51311DL1998PTC096692

Company & Directors' Information:- R S L TRADING COMPANY PRIVATE LIMITED [Converted to LLP] CIN = U51311DL2002PTC115846

Company & Directors' Information:- V. K. S. TRADING PRIVATE LIMITED [Active] CIN = U51391DL2013PTC253989

Company & Directors' Information:- A B K S TRADING PRIVATE LIMITED [Active] CIN = U51395DL2004PTC124676

Company & Directors' Information:- R. H. M. TRADING PRIVATE LIMITED [Strike Off] CIN = U74900DL2009PTC189283

Company & Directors' Information:- T K TRADING PRIVATE LIMITED [Strike Off] CIN = U52300DL2011PTC224440

Company & Directors' Information:- N & Y TRADING PRIVATE LIMITED [Under Process of Striking Off] CIN = U52590DL2015PTC280124

Company & Directors' Information:- N A TRADING PRIVATE LIMITED [Strike Off] CIN = U85100DL2011PTC218986

Company & Directors' Information:- P & R TRADING PRIVATE LIMITED [Strike Off] CIN = U51909BR2013PTC019940

Company & Directors' Information:- A AND M TRADING CO PVT LTD [Strike Off] CIN = U27109AP1988PTC008440

Company & Directors' Information:- B B TRADING PRIVATE LIMITED [Strike Off] CIN = U74900HR2014PTC051539

Company & Directors' Information:- H D P TRADING PRIVATE LIMITED [Strike Off] CIN = U51101GJ2015PTC084637

Company & Directors' Information:- R K P TRADING COMPANY PRIVATE LIMITED [Active] CIN = U51109GJ2011PTC067760

Company & Directors' Information:- TRADING CORPN PVT LTD [Active] CIN = U67120KL1942PTC001187

Company & Directors' Information:- G O N TRADING PVT. LTD. [Strike Off] CIN = U51909GJ1986PTC008700

Company & Directors' Information:- B D S TRADING PRIVATE LIMITED [Strike Off] CIN = U51909GJ1988PTC010531

Company & Directors' Information:- H T PRODUCTS PVT LTD [Strike Off] CIN = U29266WB1981PTC033424

Company & Directors' Information:- B C P TRADING COMPANY INDIA PRIVATE LIMITED [Strike Off] CIN = U51109AS1996PTC004917

Company & Directors' Information:- T S V TRADING PRIVATE LIMITED [Strike Off] CIN = U01130DL1997PTC087349

Company & Directors' Information:- I. D. TRADING PRIVATE LIMITED [Strike Off] CIN = U52100MH2007PTC172346

Company & Directors' Information:- K. M. K. TRADING CO. PRIVATE LIMITED [Strike Off] CIN = U52100MH2007PTC173912

Company & Directors' Information:- J D TRADING COMPANY PRIVATE LIMITED [Strike Off] CIN = U51900MH1965PTC013396

Company & Directors' Information:- G S B D TRADING PRIVATE LIMITED [Strike Off] CIN = U51109MH2008PTC187094

Company & Directors' Information:- E G TRADING PRIVATE LIMITED [Strike Off] CIN = U52520TG2006PTC049739

Company & Directors' Information:- PRODUCTS (INDIA) LTD [Strike Off] CIN = U31901WB1961PLC024991

Company & Directors' Information:- M PRODUCTS & CO PVT LTD [Strike Off] CIN = U51909WB1956PTC023215

Company & Directors' Information:- C S TRADING CO PVT LTD [Strike Off] CIN = U51311WB1956PTC023150

    CS(COMM). No. 1606 of 2016, IA. No. 15284 of 2016

    Decided On, 14 September 2018

    At, High Court of Delhi

    By, THE HONOURABLE MR. JUSTICE YOGESH KHANNA

    For the Plaintiff: Manish Biala, Ashutosh Upadhyaya, Advocates. For the Defendant: Vibha Mahajan Seth, Advocate.



Judgment Text

IA No.1776/2018

1. This application is moved by the defendant under Order XIIIA of the Commercial Courts, Commercial Division and Commercial Appellate Division of High Courts Act, 2015 for summary judgment.

2. Initially the plaintiff had filed a suit for passing off. During pendency since its trademark was registered the plaintiff filed an amendment and included the relief of infringement in the said suit. Amended plaint has been filed so also the amended written statement/ replication.

3. The learned counsel for the defendant says this Court has no territorial jurisdiction to try and decide this suit and a bare reading of the plaint would reveal there are no allegations the defendant is carrying on its business in Delhi and that no part of the cause of action ever accrued in Delhi, thus the plaintiff has no possibility to succeed and the suit be dismissed by passing a summary judgment. The learned counsel for the defendant relied upon an order dated 08.12.2016 of this Court as under:

'6. It is the case of the plaintiff that this Court has territorial jurisdiction because the defendant is selling its goods at Delhi and because the defendant has an interactive website through which orders for sale all over India are taken.

7. On enquiry from the counsel for the plaintiff as to what is there to show that the defendant is selling at Delhi, inasmuch as the plaintiff though has filed voluminous documents but has not filed a single invoice of sale of goods by the defendant at Delhi, the counsel for the plaintiff states "that the plaintiff does not even know how the defendant is selling its goods at Delhi" and has only drawn attention to page 422 being the print out of the website of the defendant for placing orders on the defendant.

8. Prima facie there is no case of sale at Delhi by the defendant situated at Bangalore.

9. The counsel for the plaintiff has also drawn attention to letters written by the dealer of the plaintiff at Bangalore filed at pages 447 to 452 complaining that the consumers of the goods of the plaintiff at Bangalore are being mislead into purchasing the goods of the defendant and the market of the plaintiff is suffering.

10. The aforesaid also establishes that the plaintiff has a presence at Bangalore and could have conveniently sued the defendant at Bangalore.'

4. The learned counsel for the defendant then referred to paras 25 and 26 of the amended plaint. Para 25 of the plaint refers to cause of action and para 26 pertains to the jurisdiction as under:

'25. The cause of action first arose in September 2013 when the Plaintiff Company's then Marketing Head Mr. Rajiv Jaiswal came to know about the Defendant's illegal activities, whereafter which a legal notice dated 23.09.2013 was issued to the defendant to cease and desist from using the REFRESH mark and to withdraw his trademark application as well as the products with the REFRESH mark immediately. The cause of action again arose in June, 2016 when the Plaintiff came to know about the Defendant's adoption of impugned marks REFRESH SPRINGS upon receipt of notice of opposition against the Plaintiffs trademark application. The cause of action again arose in August 2016 when the Defendant's trademark application for mark REFRESH SPRINGS was advertised in the Trademark Journal. The cause of action further arose in September 2016 when the Plaintiff filed notice of opposition against the Defendant's trademark application. The cause of action also arose in September, 2016 when the Plaintiff received several letters from its distributors complaining about the confusion caused in the market due to the Defendant's product under the mark REFRESH SRPINGS and requested the Plaintiff to take proper action against such act of the Defendant. The cause of action once again arose on 23rd November, 2016 and 9th December, 2016 when the Plaintiffs trademarks REFRESH REVIVE and REFRESH GOOD MORNING LIFE were registered and the defendant's continued use of the impugned mark infringed the said registered trademarks of the Plaintiff. The Defendant continues to use the impugned mark in violation of the Plaintiffs rights and thus cause of action in the instant Suit is a continuous one and continues to arise from day to day till the Defendant is restrained by an order of injunction passed by this Hon'ble Court.

26. Plaintiff is the registered proprietor of two of the trademarks with registration numbers 2965348 and 3025831 which have been infringed by the Defendant, and the Plaintiff is carrying on business within the territorial limits of this Hon'ble Court through their registered office in Delhi. Therefore, this Hon'ble Court has the necessary territorial jurisdiction to adjudicate the present suit under the provisions of Section 134(2) of the Trade Marks Act, 1999.

26A. This Hon'ble Court also has jurisdiction to entertain and try the present suit under Section 20(c) of the Code of Civil Procedure as a part of the cause of action has arisen within the jurisdiction of this Hon'ble Court. The Defendant is committing the impugned acts within the jurisdiction of this Hon'ble Court by conducting, soliciting, and rendering the sale of its impugned products within the territorial jurisdiction of this Hon'ble Court, causing confusion and deception amongst customers and distributors in Delhi and causing loss to the Plaintiff within the territorial jurisdiction of this Hon'ble Court. The Defendant is also advertising its products under the impugned mark through its website www.refreshsprings.com accessible within Delhi. The Plaintiff has its registered office and principal of place of business situated in Mehrauli, Delhi and all loss to the Plaintiff as a result of the Defendant's unlawful acts is accruing within the jurisdiction of this Hon'ble court. Thus, an integral part of cause of action has arisen within the jurisdiction of this Hon'ble court and this Hon'ble court has territorial jurisdiction to entertain and try the instant suit.'

5. The learned counsel for the defendant also referred to para 5 and 6 of the replication to say the basis of filing the suit in Delhi, primarily, is based upon a) the alleged website of the defendant and b) a remark in an application of defendant for opposition to the trademark of the plaintiff wherein the defendant has alleged its product is widely sold all over India.

6. The learned counsel for the defendant also referred to an invoice at page no. 121 dated 30.12.2012 which shows the plaintiff is also carrying on its business in Hyderabad. The learned counsel for the defendant relied upon Banyan Tree Holding (P) Limited vs. A.Murali Krishna Reddy & Anr. 2010 (42) PTC 361 (Del.) (DB) wherein the Court held:

'45. This court holds that in order to prima facie establish that the Defendant purposefully availed of the jurisdiction of this court, the Plaintiff would have to show that the Defendant engaged in some commercial activity in the forum State by targeting its website specifically at customers within that State. This is consistent with the law laid down in Cyber sell and reiterated later in Toys R Us. It is also consistent with the application of the ‘tighter’ version of the ‘effects’ test which is ‘targeting’. In any action for passing off or infringement, it would have to be shown that the Defendant by using its mark intended to pass off its goods as that of the Plaintiff’s. A mere hosting of a website which can be accessible from anyone from within the jurisdiction of the court is not sufficient for this purpose. Also a mere posting of an advertisement by the Defendant depicting its mark on a passive website which does not enable the Defendant to enter into any commercial transaction with the viewer in the forum state cannot satisfy the requirement of giving rise to a cause of action in the forum state. Even an interactive website, which is not shown to be specifically targeted at viewers in the forum state for commercial transactions, will not result in the court of the forum state having jurisdiction. In sum, for the purposes of Section 20 (c) CPC, in order to show that some part of the cause of action has arisen in the forum state by the use of the internet by the Defendant, the Plaintiff will have to show prima facie that the said website, whether euphemistically termed as "passive plus" or "interactive", was specifically targeted at viewers in the forum state for commercial transactions. The Plaintiff would have to plead this and produce material to prima facie show that some commercial transaction using the website was entered into by the Defendant with a user of its website within the forum state and that the specific targeting of the forum state by the Defendant resulted in an injury or harm to the Plaintiff within the forum state. Question no. (ii) is answered accordingly. Question (iii) Is it permissible for the Plaintiff to establish such prima facie case through "trap orders" or "trap transactions"?'

7. And Godfrey Phillips India Limited vs. P.T.I. Private Limited & Ors. 2018 (73) PTC 178 (Del) wherein the Court held:

'7. xxxxxx However before discussing the two aspects it is required to be noted that discussion on these two aspects will have to take place keeping in view the parameters as mandated to commercial suits under the Commercial Courts, Commercial Division and Commercial Appellate Division of the High Courts Act, 2015 inasmuch as the subject suit is a commercial suit. Whereas in ordinary suits as per the procedure of the Code of Civil Procedure, 1908 (CPC) when disputed questions of fact arise then trial is mandatory but in commercial suits courts need not hold trial even if there are disputed questions of fact if a court comes to a conclusion that plaintiff lacks real prospect in succeeding in the suit. Commercial suits therefore can be dismissed by adopting the summary procedure and this summary procedure is the subject matter of Order XIII-A of CPC as applicable because of Commercial Courts, Commercial Division and Commercial Appellate Division of High Courts Act. Order XIII-A Rule (3)(a) as applicable to commercial courts provides that a court can give a summary judgment against a plaintiff when the plaintiff has no real prospect of succeeding in the suit claim.'

8. The learned counsel for the defendant also referred to the letters dated 06.09.2016 written by the purported dealers of the plaintiff and such letters rather disclose the plaintiff’s dealers are suffering because of increasing of the sales of the product of the defendant. Hence the argument of the defendant is the plaint be returned and/or the suit be dismissed as this Court lack jurisdiction.

9. Let me examine the plaint. The plaint disclose the registered office of the plaintiff is at Delhi. Though the invoice dated 23.12.2012 at page 121 is relied upon by the defendant but it do not reveal the plaintiff has its branch/sub-ordinate office at Hyderabad, which even otherwise, would have been of no help to the defendant. The defendant has not disclosed any document which would reveal the plaintiff having its branch/subordinate office in Bangalore.

10. In Ultra Home Construction Pvt. Ltd. vs. Purushottam Kumar Chaubey & Ors. 227(2016) DLT 320 (DB) the Court held:

'13. It is evident from the above observations that the interpretation given to the expression "carries on business" in the context of a defendant under section 20 of the Code has also been employed in the context of a plaintiff under the said sections 134(2) and 62(2). Thus, in addition to the places where suits could be filed under section 20 of the Code, the plaintiff can also institute a suit under the Trade Marks Act, 1999 and the Copyright Act, 1957, as the case may be, by taking advantage of the provisions of section 134(2) or section 62(2), respectively. Both the latter provisions are in pari materia. Under these provisions four situations can be contemplated in the context of the plaintiff being a corporation (which includes a company). First of all, is the case where the plaintiff has a sole office. In such a case, even if the cause of action has arisen at a different place, the plaintiff can institute a suit at the place of the sole office. Next is the case where the plaintiff has a principal office at one place and a subordinate or branch office at another place and the cause of action has arisen at the place of the principal office. In such a case, the plaintiff may sue at the place of the principal office but cannot sue at the place of the subordinate office. The third case is where the plaintiff has a principal office at one place and the cause of action has arisen at the place where its subordinate office is located. In this eventuality, the plaintiff would be deemed to carry on business at the place of his subordinate office and not at the place of the principal office. Thus, the plaintiff could sue at the place of the subordinate office and cannot sue (under the scheme of the provisions of section 134(2) and 62(2)) at the place of the principal office. The fourth case is where the cause of action neither arises at the place of the principal office nor at the place of the subordinate office but at some other place. In this case, the plaintiff would be deemed to carry on business at the place of its principal office and not at the place of the subordinate office. xxxxxx'

11. Per Ultra Home (supra) if the plaintiff has its principal office at one place; its branch office at another and the cause of action arose at a third place then plaintiff can conveniently file a suit at the place where it has its principal office. Admittedly the plaintiff has its registered office at Delhi and hence this Court shall have jurisdiction. The order dated 16.03.2017 of this Court rather notes after amendment to the pleadings by the plaintiff to incorporate the relief of infringement, the defendant had actually withdrawn its application under Order VII Rule 10 CPC wherein it had raised an objection qua territorial jurisdiction, probably due to Ultra home (supra) since to pursue the cause for infringement the plaintiff has a right to file a suit in Delhi.

12. Further in M/s. RSPL Limited vs. Mukesh Sharma & Anr. FAO(OS) 145/2016 decided on 03.08.2016, the Court held:

'24. xxxxxx The material facts would, inter alia, have to include positive statement of facts. In the present case, paragraph 37 of the plaint contains the positive statement of fact that the defendants are committing the impugned acts within the jurisdiction of this Court by conducting, soliciting, rendering the impugned services under the impugned trade name’. Further statements are made in the very same paragraph that the plaintiff has its corporate office in Delhi and carries out its business activity in Delhi under its trade mark/label through its dealers/ distributors located in Delhi. A specific averment has also been made that the plaintiff’s goodwill and reputation is being tarnished by the alleged activities of the defendants, particularly in North-East Delhi as also in other parts of the country and that the plaintiff/appellant’s proprietary rights are being prejudicially affected in the Delhi area due to the said activities. While considering an application under Order 7 Ru

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le 10 CPC, these statements would have to be taken as correct. This would mean that this Court would have jurisdiction to try and adjudicate the present suit by virtue of Section 134(2) of the Trade Marks Act, 1999 read with Section 20 CPC. The material fact that has been pleaded by the plaintiff is that the defendants/respondents are conducting, soliciting, rendering the impugned services under the trade name – GHARI TRADEMARK COMPANY – within the jurisdiction of this Court. In case the defendants/ respondents deny this averment (as they have done in their written statement but, which cannot be looked into at the stage of Order 7 Rule 10 CPC), the issue would arise as to whether the respondents/defendants are conducting, soliciting, rendering the impugned services under the trade name–GHARI TRADEMARK COMPANY–within the jurisdiction of this Court? Obviously, the onus of proof would lie on the appellant/ plaintiff and at the stage of trial, evidence would have to be placed to substantiate this plea.' 13. Para 26 of the plaint alleges the defendant is soliciting its business at Delhi through its website and it find support from the defendant’s own assertion in an Opposition Application filed by defendant to the Registrar of Trade Mark alleging its product is widely sold all over India. This shall be enough at this stage, for the Court to prima facie believe its jurisdiction. Though Banyan Tree (supra) talks of proof but in the peculiar facts of this case, Ultra Home (supra) comes in the way of defendant. 14. The application has no merit and is dismissed. No order as to costs. CS(COMM) 1606/2016, IA No.15284/2016 15. List on 12.12.2018.
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