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



SCG Cement Co. Limited v/s Cement Manufacturing Company Limited


Company & Directors' Information:- CEMENT CORPORATION OF INDIA LIMITED [Active] CIN = U74899DL1965GOI004322

Company & Directors' Information:- J. K. CEMENT LIMITED. [Active] CIN = L17229UP1994PLC017199

Company & Directors' Information:- R K MANUFACTURING CO LTD [Active] CIN = L27209WB1984PLC037758

Company & Directors' Information:- R K MANUFACTURING CO LTD [Active] CIN = L27209GJ1984PLC098951

Company & Directors' Information:- CEMENT INDIA LTD [Active] CIN = U26942AS1994PLC004154

Company & Directors' Information:- INDIA MANUFACTURING CORPORATION PRIVATE LIMITED [Active] CIN = U24100DL2010PTC198947

Company & Directors' Information:- S I A MANUFACTURING PRIVATE LIMITED [Active] CIN = U74120UP2013PTC057004

Company & Directors' Information:- A M S CEMENT PVT LTD [Active] CIN = U26942ML1995PTC004606

Company & Directors' Information:- S K M MANUFACTURING PRIVATE LIMITED [Active] CIN = U17200DL2011PTC223768

Company & Directors' Information:- S. P. CEMENT PRIVATE LIMITED [Active] CIN = U26940MP2006PTC018404

Company & Directors' Information:- S. P. CEMENT PRIVATE LIMITED [Active] CIN = U01531MP2006PTC018404

Company & Directors' Information:- S T S MANUFACTURING PRIVATE LIMITED [Active] CIN = U28112TZ2006PTC012940

Company & Directors' Information:- Y AND M CEMENT (INDIA) PRIVATE LIMITED [Active] CIN = U26940MH2006PTC161339

Company & Directors' Information:- S D CEMENT PRIVATE LIMITED [Active] CIN = U74899DL1995PTC072298

Company & Directors' Information:- A S P MANUFACTURING COMPANY PVT LTD [Active] CIN = U27109WB1991PTC051461

Company & Directors' Information:- P B CEMENT PRIVATE LIMITED [Active] CIN = U36900WB2009PTC138825

Company & Directors' Information:- A K MANUFACTURING PVT LTD [Active] CIN = U51909MN1988PTC003110

Company & Directors' Information:- I T A C (INDIA) MANUFACTURING CO LTD [Dissolved] CIN = L51109WB1982PLC034689

Company & Directors' Information:- K G N CEMENT PRIVATE LIMITED [Active] CIN = U26942OR1991PTC002930

Company & Directors' Information:- A S K CEMENT PRIVATE LIMITED [Active] CIN = U26940RJ2012PTC040014

Company & Directors' Information:- V K CEMENT LTD [Active] CIN = U26942PB1994PLC014122

Company & Directors' Information:- J D CEMENT PVT LTD [Active] CIN = U26941CH1982PTC004960

Company & Directors' Information:- B S CEMENT PVT. LTD. [Active] CIN = U26942OR1986PTC001767

Company & Directors' Information:- J D MANUFACTURING CO PVT LTD [Active] CIN = U51909WB1996PTC079825

Company & Directors' Information:- A S P MANUFACTURING COMPANY PVT LTD [Not available for efiling] CIN = U36900WB1991PTC005146

Company & Directors' Information:- B R D MANUFACTURING PRIVATE LIMITED [Active] CIN = U51109WB1997PTC085188

Company & Directors' Information:- SCG INDIA PRIVATE LIMITED [Strike Off] CIN = U51505KA1999PTC025560

Company & Directors' Information:- M P CEMENT PVT LTD [Strike Off] CIN = U26942CT1984PTC002333

Company & Directors' Information:- J K CEMENT PVT LTD [Strike Off] CIN = U26941GJ1981PTC004569

Company & Directors' Information:- R J S MANUFACTURING PRIVATE LIMITED [Active] CIN = U27104DL1997PTC090521

Company & Directors' Information:- B U MANUFACTURING PVT LTD [Active] CIN = U51109WB1982PTC035271

Company & Directors' Information:- J D CEMENT LIMITED [Strike Off] CIN = U26943DL1980PLC010512

Company & Directors' Information:- J S K CEMENT PRIVATE LIMITED [Active] CIN = U26940RJ2012PTC039836

Company & Directors' Information:- M M MANUFACTURING PVT LTD [Active] CIN = U26922WB1993PTC059837

Company & Directors' Information:- J. C. MANUFACTURING INDIA PRIVATE LIMITED [Active] CIN = U21099WB2020PTC236821

Company & Directors' Information:- S B MANUFACTURING PRIVATE LIMITED [Strike Off] CIN = U31506WB1999PTC088567

Company & Directors' Information:- J G CEMENT PVT LTD [Strike Off] CIN = U14106PB1993PTC013626

Company & Directors' Information:- K. V. J. MANUFACTURING INDIA PRIVATE LIMITED [Active] CIN = U29308DL2017PTC320213

Company & Directors' Information:- A T E MANUFACTURING CO PRIVATE LIMITED [Amalgamated] CIN = U28999GJ1973PTC002296

Company & Directors' Information:- J P MANUFACTURING AND CO PVT LTD [Strike Off] CIN = U51226WB1982PTC034927

Company & Directors' Information:- D. K. MANUFACTURING (INDIA) LIMITED [Strike Off] CIN = U37200WB2011PLC170403

Company & Directors' Information:- S M MANUFACTURING COMPANY PRIVATE LIMITED [Active] CIN = U34300HR1997PTC057824

Company & Directors' Information:- G K MANUFACTURING PRIVATE LIMITED [Strike Off] CIN = U34300PB2012PTC036073

Company & Directors' Information:- P & B MANUFACTURING PRIVATE LIMITED [Active] CIN = U29254TN2010PTC076696

Company & Directors' Information:- R. M. CEMENT COMPANY PRIVATE LIMITED [Active] CIN = U26941CT2009PTC021396

Company & Directors' Information:- A R CEMENT CO PVT LTD [Strike Off] CIN = U02694MP1982PTC002042

Company & Directors' Information:- B. V. H. MANUFACTURING INDIA PRIVATE LIMITED [Active] CIN = U74999GJ2018FTC100633

Company & Directors' Information:- K L CEMENT PRIVATE LIMITED [Strike Off] CIN = U26940WB2008PTC127270

Company & Directors' Information:- M C A CEMENT PRIVATE LIMITED [Active] CIN = U26943RJ1994PTC008065

Company & Directors' Information:- R A MANUFACTURING COMPANY PRIVATE LIMITED [Strike Off] CIN = U36900HR2012PTC047669

Company & Directors' Information:- R S CEMENT PRIVATE LIMITED. [Active] CIN = U74899DL1992PTC047484

Company & Directors' Information:- S. K. CEMENT PRIVATE LIMITED [Active] CIN = U26960WB2012PTC187806

Company & Directors' Information:- A K R MANUFACTURING PRIVATE LIMITED [Active] CIN = U19200RJ2012PTC041177

Company & Directors' Information:- C N C MANUFACTURING PRIVATE LIMITED [Strike Off] CIN = U64204DL2015PTC281449

Company & Directors' Information:- D & D CEMENT PRIVATE LIMITED [Strike Off] CIN = U26941GJ2009PTC057912

    ORA/252 of 2013/TM/DEL

    Decided On, 08 February 2018

    At, Intellectual Property Appellate Board

    By, THE HONOURABLE MR. JUSTICE MANMOHAN SINGH CHAIRMAN & THE HONOURABLE MR. SANJEEV KUMAR CHASWAL
    By, TECHNICAL MEMBER (TRADE MARKS)

    For the Applicant: Dr. Alok M. Saha, Advocate. For the Respondent: None.



Judgment Text

Manmohan Singh, Chairman

The applicant is a Cement Manufacturing Company based in Meghalaya and is engaged in the business of manufacturing cement & allied products and is the registered proprietor of the trade marks, comprising the expression STAR and/or STAR with the Device of Star, STARCEM, STAR GOLD, GOLD STAR for Cement, Clinker in Class-19 under Nos. 1258696 as of 01.01.2004, 1258697 as of 01.01.2004, 1319402 as of 08.11.2004, 1319401 as of 08.11,2004, 1722943 as of 19.08.2008 and 1722942 as of 19,08.2008 and all the registrations are valid and subsisting.

2. The applicant has been using the trade mark STAR with the Device of Star ever since the year 2002 and has obtained various Certificates, registrations for the trade mark STAR/STAR CEMENT that is the highest selling brand in the entire North-Eastern India and has got the presence in different parts of the country, the applicant has effected sale of over Rs. 3000 Crores for selling the Cement Product under the mark STAR from the year 2004 to 2012.

3. The applicant while pursuing an application for registration of the trade mark No. 2235822 in Class-19, the applicant has come to know from the Official Examination Report that the impugned trade mark No. 1826280 in Class-19 for the mark STAR has been registered in the name of the registered proprietor.

4. The applicant has moved an application for rectification/cancellation of registered trade mark No. 1826280 in Class-19 in the name of the registered proprietor advertised in Trade Marks Journal No. 1444, dated 16.07.2010 (being a multi-class application in Classes 1 and 19), as of 05.06.2009 for a trade mark STAR with the Device of Star, claiming "proposed to be used.

IMAGE

5. It is strange that the applicant having prior registered trade mark for STAR and/or its derivatives for the goods in Class-19 that trade mark has been mentioned in the Examination Report of the impugned trade mark No. 1826280 by the examiner. Due to such omission, the impugned application proceeded to registration and has been continuing in the Register of Trade Marks, without any bona fide cause or reason.

6. The applicant contended that the "proposed to be used" trade mark STAR for Cement etc. in Class-19 could be distinctive, or could acquire any distinctive character on the date of registration and even on the date of filing the application for rectification, since the applicant's earlier adopted and extensively used trade mark STAR CEMENT is existing in India. Hence the impugned registration of the trade mark STAR for Cement etc. contravenes the provision of Section 9(2) since its use would cause deception and confusion in the minds of the consumers, particularly due to the established use of the applicant's trade mark STAR CEMENT

7. The impugned registration of the trade mark STAR for Cement etc. contravenes the provision of Section 9(2) since its use would cause deception and confusion in the minds of the consumers, particularly due to the established use of the applicant's trade mark STAR CEMENT.

8. The Respondent has used the impugned trade mark STAR for Cement, nor there is any bona fide intention on the part of the registered proprietor for the use of the impugned trade mark, which was "proposed to be used" on the date of application/registration and there was no document produced at any stage (prior to the date of registration) of the proceeding establishing any use and/or intention to use the impugned trade mark. The said registration is ex facie illegal and invalid and deserves to be cancelled from the Register.

9. The applicant submitted that the Section 57(2) stipulates that 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 may think fit.

10. In the instant case, there is clear an error and defect apparent on the record on the part of examiner, while issuing the Examination Report in respect of the impugned trade mark wherein the prior adopted and earlier registered trademarks STAR/STARCEM/STAR with other derivatives for the goods in Class-19 were mentioned. The trade mark should have been registered for any reason and has been wrongly remaining on the Register. The impugned trade mark therefore ought to be removed for an entry wrongly made.

11. The applicant is for this rectification is the person aggrieved within the meaning of the Act and can maintains institute this action by the continuance of the said registered trade mark No. 1826280 in Class-19 and has got locus-standi to file the rectification/cancellation proceeding, since the said registration of the trade mark STAR stands in the way of the bona fide business as well as the process of registration of the trade mark STAR in the name of the applicant The applicant is the registered proprietor of the trade mark as of 1998. Hence the applicant is "person aggrieved" and can maintain & institute this action against the respondent, herein as it is engaged in the trade of an identical trade mark is allowed to be registered subsequently would definitely cause damage and therefore the applicant is a "person aggrieved" as the respondent has deliberately adopted and/or uses the impugned trademark as a trademark with intent to take advantage of the goodwill and reputation of applicant trademark and to earn wrongful gain from it and cause wrongful loss to the applicant.

12. That the respondent despite having receipt of proper service of the application for rectification and also the copy of the Miscellaneous Petition. As per registry record the Respondent did file any counter statement nor did documents thus the Respondent has failed to set up his case, by bringing any materials/documents to justify the adoption of a mark is identical as of the Applicant. The respondent has been able to justify as to how it hit upon an identical mark as an imitation of the trademark of the Applicant. The respondent has neither filed the Counter statement, nor made any appearance in the instant proceeding to defend his registration. As such it seems the registered proprietor does have any interest in defending the registration of a "proposed to be used" trade mark.

13. The applicant counsel has referred the few citations in support of his argumentsM/s. M.P. Jewellers v. New M.P. Jewellers (IPAB) 2005 (30) PTC 517 (IPAB)wherein the appellate Board has said "There was sufficient evidence that the applicant had been using the trade name of M.P. Jewellers for considerable period attaining goodwill and reputation. When considering customers and goods dealt with by both parties, the mark of the respondent would cause confusion and deception. Cancellation of respondents registered mark ordered. In another case As observed by-

The Hon'ble Board in M.P. No. 105/2010 in ORA/95/2010/TM/AMDM/s. Sipla Limited v. Rajiv Sukhija, reported in 2012 (52) PTC 615 (IPAB), An identical trade mark if allowed to be registered subsequently would definitely cause damage and therefore the applicant is a "person aggrieved". In another case as held by Lord Herschel inPowell's TM Case, 1894 (11) RPC 4, where it can be shown that the applicant is in the same trade as the person whose trade mark is registered and wherever it can be shown that if the trade mark if remain in the Register would or might limit the legal rights of the applicant, then the applicant is said to be a "person aggrieved"

As held inCiba Limited v. M. Ramalingam & S. Subramamiam, reported in AIR 1958 Bom. 56, the consideration both Section AS and Section 10, it has got to be remembered that the primary duty of the Court is towards the public and maintenance of the Purity of the Register. When a case is sought to be made that a particular trade mark is likely to deceive or cause confusion, the contest is so much between the parties to the litigation as it is a contest between the party defending his right to a particular trade mark and public, and the duty of the Court must always be to protect the public irrespective of what hardship or inconvenience it may cause to a particular party whose trade mark is likely to deceive of cause confusion.

14. Even otherwise the present case is fit case for intervention, where the registration has been granted contravening the trademark rules as such it is to be removed as there is clear an error and defect apparent on the record on the part of examiner, while issuing the Examination Report in respect of the impugned trade mark wherein the prior adopted and earlier registered trademarks STAR/STARCEM/STAR with other derivatives for the goods in Class-19 were mentioned in the examination report if the examiner had mentioned the registered trademarks of the applicant than the trade mark should have been registered for any reason.

15. The respondent as per registry record the Respondent did not file any counter statement nor did documents thus the Respondent has failed to set up his case, by bringing any materials/documents to justify the adoption of a mark is identical as of the Applicant. The respondent has not been able to justify as to how it hit upon an identical mark as an imitation of the trademark of the Applicant. The respondent has neither filed the Counter statement, nor made any appearance in the instant proceed

Please Login To View The Full Judgment!

ing to defend his registration. As such it seems the registered proprietor does not have any interest in defending the registration of a "proposed to be used" trade mark. 16. Keeping in view of the extensive submissions made herein above by the counsel for the applicant. We are of the considered opinion that the registration of the impugned trademark "STAR" having registered trademark 1826280 in Class-19 in is granted contrary to the provisions of Sections 9, 11, 47 & 57 under the Trade Marks Act, 1999 and Rules thereto, as such the present original rectification application deserves to be allowed thereby directing the Registrar of Trademarks to rectify the registered, trademark No. 1826280 in Class-19 from the Trademark Register in order to maintain the purity of the Trademark Register. 17. The copy of the order is sent to the Registrar of Trademarks in order initiate necessary steps for removal of the trademark IMAGE having registered trademark 1826280 in Class-19 within 15 days of the receipt of this order. 19. Order as no cost.
O R