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



V.R. Industries Pvt. Ltd. v/s Mohan Meakin Ltd. & Another


Company & Directors' Information:- T T G INDUSTRIES LIMITED [Active] CIN = U27209TN1987PLC014169

Company & Directors' Information:- V I P INDUSTRIES LIMITED [Active] CIN = L25200MH1968PLC013914

Company & Directors' Information:- A L M INDUSTRIES LIMITED [Active] CIN = U14100DL1996PLC129067

Company & Directors' Information:- A L M INDUSTRIES LIMITED [Active] CIN = U19111DL1996PLC129067

Company & Directors' Information:- A L M INDUSTRIES LIMITED [Active] CIN = U74110DL1996PLC129067

Company & Directors' Information:- S R K INDUSTRIES LIMITED [Active] CIN = L17121MH1991PLC257750

Company & Directors' Information:- S R INDUSTRIES LTD [Active] CIN = L29246PB1989PLC009531

Company & Directors' Information:- F E INDUSTRIES PRIVATE LIMITED [Active] CIN = U36100PB2003PTC026482

Company & Directors' Information:- N K INDUSTRIES LIMITED [Active] CIN = L91110GJ1987PLC009905

Company & Directors' Information:- K L R INDUSTRIES LIMITED [Active] CIN = U28939TG2002PLC038416

Company & Directors' Information:- T S I INDUSTRIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U18101HR1997PTC034478

Company & Directors' Information:- B L A INDUSTRIES PRIVATE LIMITED. [Active] CIN = U10200MH1964PTC162314

Company & Directors' Information:- MOHAN MEAKIN LIMITED [Active] CIN = L15520HP1934PLC000135

Company & Directors' Information:- R B T INDUSTRIES LIMITED [Active] CIN = U24118UP1990PLC011820

Company & Directors' Information:- H G I INDUSTRIES LIMITED [Active] CIN = L40200WB1944PLC011754

Company & Directors' Information:- R P INDUSTRIES PRIVATE LIMITED [Active] CIN = U27100GJ2011PTC075812

Company & Directors' Information:- D D INDUSTRIES LIMITED [Active] CIN = U74899DL1974PLC007169

Company & Directors' Information:- A G INDUSTRIES PVT LTD [Active] CIN = U27300HR1991PTC031378

Company & Directors' Information:- H. J. INDUSTRIES (INDIA) PRIVATE LIMITED [Active] CIN = U17120GJ2010PTC060769

Company & Directors' Information:- U F M INDUSTRIES LIMITED [Active] CIN = L15311AS1986PLC002539

Company & Directors' Information:- G R S INDUSTRIES LIMITED [Active] CIN = U00000PB2005PLC029159

Company & Directors' Information:- T S L INDUSTRIES LIMITED [Active] CIN = L65999WB1994PLC065255

Company & Directors' Information:- M F B INDUSTRIES LIMITED [Active] CIN = U31401TN1989PLC018274

Company & Directors' Information:- A C M E INDUSTRIES LIMITED [Dormant under section 455] CIN = U19119DL1992PLC048914

Company & Directors' Information:- V S P INDUSTRIES PRIVATE LIMITED [Active] CIN = U17111TZ2005PTC011820

Company & Directors' Information:- M N INDUSTRIES PRIVATE LIMITED [Active] CIN = U24100TG2012PTC079737

Company & Directors' Information:- G I INDUSTRIES PRIVATE LIMITED [Active] CIN = U15312PB2010PTC033806

Company & Directors' Information:- E T C INDUSTRIES LIMITED [Active] CIN = U31200MP1995PLC009281

Company & Directors' Information:- S K INDUSTRIES PVT LTD [Active] CIN = U74899DL1991PTC045572

Company & Directors' Information:- E A P INDUSTRIES LTD [Active] CIN = U25206WB1956PLC023072

Company & Directors' Information:- S R V E INDUSTRIES LIMITED [Active] CIN = U03210TZ2006PLC012577

Company & Directors' Information:- Z H INDUSTRIES PRIVATE LIMITED [Active] CIN = U45200DL2014PTC265453

Company & Directors' Information:- P AND P INDUSTRIES LIMITED [Strike Off] CIN = U21010MH1992PLC068885

Company & Directors' Information:- N G INDUSTRIES LTD [Active] CIN = L74140WB1994PLC065937

Company & Directors' Information:- S L INDUSTRIES P. LTD. [Active] CIN = U15331WB1989PTC047543

Company & Directors' Information:- AMP INDUSTRIES LIMITED [Active] CIN = L51909AS1985PLC002332

Company & Directors' Information:- T R A T INDUSTRIES LIMITED [Active] CIN = U25199KL1996PLC010148

Company & Directors' Information:- B R INDUSTRIES LIMITED [Active] CIN = U74899DL1995PLC067120

Company & Directors' Information:- H. V. R. INDUSTRIES PRIVATE LIMITED [Active] CIN = U27100DL2010PTC200428

Company & Directors' Information:- N M INDUSTRIES PRIVATE LIMITED [Active] CIN = U74120DL2008PTC175664

Company & Directors' Information:- N R C INDUSTRIES LIMITED [Active] CIN = U51909PB1985PLC006558

Company & Directors' Information:- S N L INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U17115RJ1994PTC008053

Company & Directors' Information:- J V INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1994PTC057081

Company & Directors' Information:- A R INDUSTRIES PVT LTD [Active] CIN = U27101HR1995PTC032569

Company & Directors' Information:- D V S INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1992PTC049221

Company & Directors' Information:- G V G INDUSTRIES PRIVATE LIMITED [Active] CIN = U17111TZ1980PTC006887

Company & Directors' Information:- C D INDUSTRIES LIMITED [Active] CIN = U27100MH1996PLC101277

Company & Directors' Information:- G V INDUSTRIES INDIA PRIVATE LIMITED [Active] CIN = U74900TG2014PTC096387

Company & Directors' Information:- G S M INDUSTRIES PRIVATE LIMITED [Active] CIN = U02001DL2002PTC117443

Company & Directors' Information:- B G INDUSTRIES LTD [Active] CIN = U26921ML1980PLC001830

Company & Directors' Information:- P K INDUSTRIES PRIVATE LIMITED [Active] CIN = U51900DL2012PTC241654

Company & Directors' Information:- M D INDUSTRIES PRIVATE LIMITED [Active] CIN = U91110GJ1994PTC022025

Company & Directors' Information:- L C INDUSTRIES PRIVATE LIMITED [Active] CIN = U15122UP2013PTC055697

Company & Directors' Information:- R M G INDUSTRIES PRIVATE LIMITED [Active] CIN = U18100TG1993PTC016220

Company & Directors' Information:- R. S. D. INDUSTRIES PRIVATE LIMITED [Active] CIN = U51909DL2008PTC177504

Company & Directors' Information:- G. A. INDUSTRIES PRIVATE LIMITED [Active] CIN = U15435MH2005PTC151817

Company & Directors' Information:- I W D W INDUSTRIES LTD. [Strike Off] CIN = U30099WB1990PLC050177

Company & Directors' Information:- P A S INDUSTRIES INDIA PRIVATE LIMITED [Active in Progress] CIN = U17121TZ2005PTC012171

Company & Directors' Information:- V AND S INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1990PTC039251

Company & Directors' Information:- M K J INDUSTRIES PRIVATE LIMITED [Active] CIN = U19111UP1989PTC010468

Company & Directors' Information:- S S F INDUSTRIES LIMITED [Active] CIN = U25190BR1988PLC003160

Company & Directors' Information:- P B INDUSTRIES PRIVATE LIMITED [Active] CIN = U29120MP1994PTC008840

Company & Directors' Information:- R & M INDUSTRIES PRIVATE LIMITED [Active] CIN = U24297TN1972PTC006185

Company & Directors' Information:- A M INDUSTRIES LTD [Active] CIN = U21012WB1977PLC030854

Company & Directors' Information:- A AND S INDUSTRIES PRIVATE LIMITED [Active] CIN = U17117DL1995PTC064137

Company & Directors' Information:- M C INDUSTRIES LTD [Active] CIN = U27106WB1993PLC058995

Company & Directors' Information:- D R INDUSTRIES PRIVATE LIMITED [Active] CIN = U24100WB2011PTC160058

Company & Directors' Information:- H S INDUSTRIES PRIVATE LIMITED [Active] CIN = U23209MH2020PTC348174

Company & Directors' Information:- R. L. F. INDUSTRIES LIMITED [Active] CIN = U51909DL1983PLC015262

Company & Directors' Information:- U K INDUSTRIES PRIVATE LIMITED [Active] CIN = U24241WB1988PTC044355

Company & Directors' Information:- M G I INDUSTRIES PVT LTD [Active] CIN = U27310GJ2006PTC048707

Company & Directors' Information:- A D INDUSTRIES PRIVATE LIMITED [Active] CIN = U18101WB2008PTC131561

Company & Directors' Information:- V.R. INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1994PTC058225

Company & Directors' Information:- V J INDUSTRIES PRIVATE LIMITED [Active] CIN = U29253KA2009PTC050226

Company & Directors' Information:- V T INDUSTRIES PVT LIMITED [Active] CIN = U29150WB1985PLC039217

Company & Directors' Information:- V T INDUSTRIES PVT LIMITED [Active] CIN = U29150WB1985PTC039217

Company & Directors' Information:- G R INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U34300PB1996PTC018671

Company & Directors' Information:- M. K. INDUSTRIES PRIVATE LIMITED [Active] CIN = U15549WB2008PTC130116

Company & Directors' Information:- R S V INDUSTRIES PRIVATE LIMITED [Active] CIN = U52399MH2008PTC180489

Company & Directors' Information:- K. A. INDUSTRIES PRIVATE LIMITED [Active] CIN = U14220JH2008PTC013409

Company & Directors' Information:- D K INDUSTRIES LIMITED [Active] CIN = U45202CH1994PLC014627

Company & Directors' Information:- R K S INDUSTRIES PRIVATE LIMITED [Active] CIN = U20211WB1997PTC086009

Company & Directors' Information:- D G INDUSTRIES PVT LTD [Active] CIN = U36942WB1946PTC013526

Company & Directors' Information:- R I L INDUSTRIES PRIVATE LIMITED [Active] CIN = U70101DL1993PTC052678

Company & Directors' Information:- I S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29100GJ2009PTC057308

Company & Directors' Information:- B M INDUSTRIES PRIVATE LIMITED [Active] CIN = U17000MH1997PTC109621

Company & Directors' Information:- H M B INDUSTRIES PVT LTD [Active] CIN = U24297GJ1996PTC070418

Company & Directors' Information:- A G B INDUSTRIES INDIA PRIVATE LIMITED [Strike Off] CIN = U21012TZ2008PTC014753

Company & Directors' Information:- K B R INDUSTRIES PRIVATE LIMITED [Active] CIN = U27107DL1996PTC079915

Company & Directors' Information:- R V S INDUSTRIES PRIVATE LIMITED [Active] CIN = U17111TZ1995PTC006398

Company & Directors' Information:- B N INDUSTRIES PRIVATE LIMITED [Active] CIN = U67120AS1994PTC004273

Company & Directors' Information:- A J INDUSTRIES PRIVATE LIMITED [Active] CIN = U17120MH2004PTC145040

Company & Directors' Information:- S. A. A INDUSTRIES PRIVATE LIMITED [Active] CIN = U01549TZ1997PTC007927

Company & Directors' Information:- K K S K INDUSTRIES PRIVATE LIMITED [Active] CIN = U19201TZ1997PTC007687

Company & Directors' Information:- C R I INDUSTRIES PRIVATE LIMITED [Amalgamated] CIN = U29120TZ2002PTC010129

Company & Directors' Information:- A C T INDUSTRIES PRIVATE LIMITED [Active] CIN = U74899DL1984PTC018724

Company & Directors' Information:- G B INDUSTRIES PRIVATE LIMITED [Active] CIN = U29220PN2011PTC139883

Company & Directors' Information:- S D B INDUSTRIES LIMITED [Active] CIN = U27107MP1996PLC010394

Company & Directors' Information:- M M INDUSTRIES PRIVATE LIMITED [Active] CIN = U31300CT2008PTC020916

Company & Directors' Information:- A C INDUSTRIES PVT LTD [Active] CIN = U29299WB2006PTC109474

Company & Directors' Information:- K M INDUSTRIES PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U74899DL1991PTC043295

Company & Directors' Information:- C J INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U25209MH1998PTC116707

Company & Directors' Information:- N P INDUSTRIES LTD [Strike Off] CIN = U15549PB1989PLC009426

Company & Directors' Information:- J. L. INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29141MP2008PTC020731

Company & Directors' Information:- I K INDUSTRIES PRIVATE LIMITED [Active] CIN = U24100MH2010PTC199474

Company & Directors' Information:- H. D. INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U27310MH2011PTC216080

Company & Directors' Information:- R. D. G. INDUSTRIES PRIVATE LIMITED [Active] CIN = U26960DL2008PTC182480

Company & Directors' Information:- R B INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U28999DL2008PTC177248

Company & Directors' Information:- H & H INDUSTRIES PRIVATE LIMITED [Active] CIN = U34100DL2010PTC204604

Company & Directors' Information:- M J INDUSTRIES PRIVATE LIMITED [Active] CIN = U15203KA2011PTC060675

Company & Directors' Information:- B R V INDUSTRIES PRIVATE LIMITED [Active] CIN = U32301UP1995PTC018704

Company & Directors' Information:- A. G. INDUSTRIES LIMITED [Strike Off] CIN = U25201UP1994PLC017291

Company & Directors' Information:- B R INDUSTRIES LIMITED [Strike Off] CIN = U15204AS1993PLC003930

Company & Directors' Information:- I P M INDUSTRIES LIMITED [Active] CIN = U25200DL1995PLC068554

Company & Directors' Information:- M R INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74900UP2008PTC036443

Company & Directors' Information:- R D I INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74900DL1995PTC065508

Company & Directors' Information:- J G INDUSTRIES LTD [Active] CIN = L15141WB1983PLC035931

Company & Directors' Information:- V G INDUSTRIES PRIVATE LIMITED [Active] CIN = U15139JK2015PTC004570

Company & Directors' Information:- S N INDUSTRIES PRIVATE LIMITED [Active] CIN = U29211UP1951PTC002319

Company & Directors' Information:- K G INDUSTRIES PVT LTD [Active] CIN = U29130WB1951PTC019868

Company & Directors' Information:- N S INDUSTRIES PRIVATE LIMITED [Under Process of Striking Off] CIN = U74120UP2012PTC053986

Company & Directors' Information:- W W I INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29300MH1997PTC112589

Company & Directors' Information:- D U INDUSTRIES PRIVATE LIMITED [Active] CIN = U29230GJ2016PTC091588

Company & Directors' Information:- B V R INDUSTRIES PRIVATE LIMITED [Active] CIN = U28999CT2020PTC010570

Company & Directors' Information:- S R P INDUSTRIES LIMITED [Amalgamated] CIN = U00061BR1984PLC002023

Company & Directors' Information:- MOHAN INDIA PRIVATE LIMITED [Active] CIN = U70101DL2010PTC207186

Company & Directors' Information:- C P INDUSTRIES PVT LTD [Strike Off] CIN = U29303MP1949PTC000846

Company & Directors' Information:- MOHAN MOHAN & CO PRIVATE LIMITED [Active] CIN = U60200BR1951PTC000497

Company & Directors' Information:- J B INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74999MH2013PTC245506

Company & Directors' Information:- S J V INDUSTRIES LTD [Amalgamated] CIN = U15421WB1982PLC035521

Company & Directors' Information:- V V INDUSTRIES PVT LTD [Strike Off] CIN = U99999DL1980PTC010427

Company & Directors' Information:- K K INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U65100DL1982PTC013046

Company & Directors' Information:- A T C INDUSTRIES LTD [Strike Off] CIN = U27109AS1984PLC002201

Company & Directors' Information:- N V INDUSTRIES PVT LTD [Active] CIN = U51909WB1953PTC020952

Company & Directors' Information:- A TO Z INDUSTRIES PVT LTD [Strike Off] CIN = U31908AS1987PTC002804

Company & Directors' Information:- L K INDUSTRIES PRIVATE LIMITED [Active] CIN = U17291MH2012PTC233546

Company & Directors' Information:- G S C INDUSTRIES PRIVATE LTD [Active] CIN = U92114DL1956PTC002616

Company & Directors' Information:- G G INDUSTRIES PRIVATE LIMITED [Active] CIN = U27320UP1969PTC003282

Company & Directors' Information:- K S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U31909MH1960PTC011707

Company & Directors' Information:- N G C M (INDUSTRIES) LTD [Dissolved] CIN = U19209WB1979PLC032019

Company & Directors' Information:- P R INDUSTRIES PVT LTD [Active] CIN = U21014DL1971PTC005738

Company & Directors' Information:- R K I INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U29190DL2012PTC233413

Company & Directors' Information:- M S V INDUSTRIES PRIVATE LIMITED [Active] CIN = U29309TN2020PTC138957

Company & Directors' Information:- R K INDUSTRIES PVT LTD [Strike Off] CIN = U25202AS1988PTC003132

Company & Directors' Information:- S G R INDUSTRIES PVT LTD [Strike Off] CIN = U25199WB1948PTC016397

Company & Directors' Information:- G K S INDUSTRIES PVT LTD [Strike Off] CIN = U24119OR1982PTC001128

Company & Directors' Information:- B M K INDUSTRIES PRIVATE LIMITED [Active] CIN = U17100MH1948PTC006398

Company & Directors' Information:- R AND R MOHAN INDIA PVT LTD [Active] CIN = U74899DL1961PTC003426

Company & Directors' Information:- K R INDUSTRIES INDIA PRIVATE LIMITED [Active] CIN = U25190KA2012PTC062367

Company & Directors' Information:- T C G INDUSTRIES PRIVATE LIMITED [Converted to LLP] CIN = U13200MH1958PTC011079

Company & Directors' Information:- Y K INDUSTRIES PRIVATE LIMITED [Active] CIN = U19115UP2012PTC051151

Company & Directors' Information:- E S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74999TN2012PTC086119

Company & Directors' Information:- I B INDUSTRIES LTD. [Strike Off] CIN = U28992WB1990PLC050469

Company & Directors' Information:- V I INDUSTRIES LTD [Strike Off] CIN = U36934WB1951PLC019890

Company & Directors' Information:- J M INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U05002UP1952PTC002456

Company & Directors' Information:- L F INDUSTRIES PRIVATE LIMITED [Active] CIN = U17291UP2015PTC068602

Company & Directors' Information:- A K S INDUSTRIES PVT LTD [Active] CIN = U27201WB1946PTC013433

Company & Directors' Information:- V M V INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U26990GJ2013PTC076945

Company & Directors' Information:- S K INDUSTRIES LIMITED [Under Process of Striking Off] CIN = U29248PN1948PLC001948

Company & Directors' Information:- S P INDUSTRIES PVT LTD [Strike Off] CIN = U20232AS1980PTC001853

Company & Directors' Information:- K MOHAN (INDIA ) PRIVATE LIMITED [Strike Off] CIN = U63090DL1987PTC027404

Company & Directors' Information:- V N R INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U21090AP2012PTC081525

Company & Directors' Information:- A K INDUSTRIES PVT LTD [Active] CIN = U51109WB1944PTC011764

Company & Directors' Information:- K INDUSTRIES PVT LTD [Strike Off] CIN = U99999KA1946PTC000938

Company & Directors' Information:- G I P INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U52605MH2015PTC263962

Company & Directors' Information:- C. L. INDUSTRIES PRIVATE LIMITED [Active] CIN = U27109RJ2014PTC045306

Company & Directors' Information:- R. A. M INDUSTRIES PRIVATE LIMITED [Active] CIN = U17120MH2014PTC254820

Company & Directors' Information:- S. B. INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U74900PN2012PTC144181

Company & Directors' Information:- A & P INDUSTRIES PRIVATE LIMITED [Active] CIN = U36935TG2014PTC095781

Company & Directors' Information:- C & N INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U40200TG2014PTC095187

Company & Directors' Information:- B S B INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U45200TG2013PTC088059

Company & Directors' Information:- R A R INDUSTRIES PRIVATE LIMITED [Active] CIN = U74900TG2016PTC103684

Company & Directors' Information:- K S A B INDUSTRIES PRIVATE LIMITED [Active] CIN = U51909WB2012PTC181903

Company & Directors' Information:- S V S INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U36100JK2013PTC003808

Company & Directors' Information:- R D M INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U31100DL2013PTC252294

Company & Directors' Information:- INDUSTRIES INDIA PRIVATE LIMITED [Strike Off] CIN = U00349KA1947PTC000501

Company & Directors' Information:- A V K INDUSTRIES INDIA PRIVATE LIMITED [Strike Off] CIN = U52100KA2012PTC066761

Company & Directors' Information:- V. A. R. INDUSTRIES PRIVATE LIMITED [Active] CIN = U18209DL2020PTC369202

Company & Directors' Information:- U K J INDUSTRIES PRIVATE LIMITED [Active] CIN = U21094DL2020PTC370720

Company & Directors' Information:- I N C INDUSTRIES PRIVATE LIMITED [Active] CIN = U74999MH2020PTC350470

Company & Directors' Information:- S V INDUSTRIES PVT LTD [Strike Off] CIN = U27104WB1960PTC024715

Company & Directors' Information:- J INDUSTRIES PVT LTD [Strike Off] CIN = U18101OR1960PTC000388

Company & Directors' Information:- V.R. & COMPANY PRIVATE LIMITED [Strike Off] CIN = U72100DL1999PTC101787

Company & Directors' Information:- B P K INDUSTRIES PRIVATE LIMITED [Strike Off] CIN = U99999MH1960PTC011841

Company & Directors' Information:- T & M INDUSTRIES LIMITED [Liquidated] CIN = U99999TN1956PLC002904

Company & Directors' Information:- INDUSTRIES (INDIA) PRIVATE LIMITED [Under Process of Striking Off] CIN = U51109BR1946PTC000228

Company & Directors' Information:- M A INDUSTRIES PVT LTD [Strike Off] CIN = U15412WB1950PTC019030

Company & Directors' Information:- INDUSTRIES INDIA PRIVATE LIMITED [Under Process of Striking Off] CIN = U60200BR1946PTC000035

Company & Directors' Information:- K INDUSTRIES LIMITED [Not available for efiling] CIN = U99999MH1946PTC005438

Company & Directors' Information:- B M K INDUSTRIES PVT LTD [Active] CIN = U99999MH1948PTC006393

Company & Directors' Information:- S K INDUSTRIES PVT LTD [Under Process of Striking Off] CIN = U99999MH1948PTC006932

Company & Directors' Information:- S K INDUSTRIES PVT LTD [Active] CIN = U15142PN1948PTC006932

Company & Directors' Information:- V B C INDUSTRIES LTD. [Not available for efiling] CIN = U99999AP2000PTC910431

    CS(COMM). No. 485 of 2018

    Decided On, 29 January 2021

    At, High Court of Delhi

    By, THE HONOURABLE MR. JUSTICE RAJIV SAHAI ENDLAW

    For the Plaintiff: Rajat Aneja, Jia Kapur, Advocates. For the Defendants: Saif Khan, Prachi Agarwal, Ridhie Bajaj, Advocates.



Judgment Text

[Via Video Conferencing]Rajiv Sahai Endlaw, J.IA No.14412/2013 (of plaintiff under Order XXXIX Rules 1&2 of the CPC) & IA No.18379/2013 (of defendant no.1 under Order XXXIX Rule 4 of the CPC).1. The plaintiff instituted this suit, as per amended plaint verified on 25th February, 2016 and filed pursuant to amendment allowed vide order dated 16th February, 2016, for the reliefs of permanent injunction restraining the two defendants viz. Mohan Meakin Ltd. and Trade Links Pvt. Ltd. from manufacturing and selling or operating in food items such as corn flakes, cereals, muesli, etc. under the mark ‘8AM’ or any other mark similar or deceptively similar thereto, amounting to infringement and passing off their goods as that of the plaintiff, and for ancillary reliefs.2. It is the case of the plaintiff in the amended plaint aforesaid, that (i) the plaintiff, since the year 1986 is carrying on business in respect of products such as corn flakes, muesli, mix fruit flavour muesli, porridge, etc.; (ii) the plaintiff is the registered proprietor of the trade mark ‘8AM’, which was coined and adopted on 1st May, 2004 and has been continuously, extensively and exclusively used by the plaintiff since then; (iii) the plaintiff has been packing corn flakes, muesli, soya chunks, instant porridge, honey, all under the mark ‘8AM’ and has been marketing the said goods in all major cities; (iv) the plaintiff, besides of the mark ‘8AM’, is also the proprietor of other marks; (v) the plaintiff, on 8th June, 2004 applied for registration of the trade mark ‘8AM’ in Class 30, claiming use since 1st May, 2004 and which application is being opposed by Radico Khaitan Ltd.; (vi) the plaintiff, on 2nd July, 2007 applied for registration of label marks containing the trade mark ‘8AM’ as essential feature, with respect to goods in Classes 29, 30 and 32 and which registration was granted on 20th November, 2014, making the plaintiff registered proprietor of the trade mark ‘8AM’; (vii) the other applications of label mark ‘8AM’ are pending registration; (viii) owing to the extensive sales and promotional activities undertaken, coupled with superior quality of goods sold under the trade mark ‘8AM’, the goods sold under the said trade mark are associated with the plaintiff; (ix) the plaintiff, within a span of eight years from launch of the brand ‘8AM’ in 2005-06 with sales of Rs.7,99,440/- has in 2012-13 reached the sales figure of Rs.6,52,00,000/-; (x) due to priority in adoption and use coupled with extensive long uninterrupted use of the trade mark ‘8AM’ and registration of the said mark, the same has become distinctive with the goods of the plaintiff; (xi) in October, 2007, the plaintiff gathered from trade mark journal dated 16th October, 2007 that the defendant no.1, on 2nd August, 2005 had filed an application seeking registration of the mark ‘8AM’ in respect of corn flakes and wheat porridge, on “proposed to be used” basis and which was subsequently, as an afterthought on 23rd August, 2005 changed to, claim of use since 1st January, 2004; (xii) the plaintiff initiated opposition proceedings with respect to the said application of the defendant no.1 and which opposition is pending; (xiii) in August, 2012, the plaintiff for the first time learnt that the defendant no.1 had fraudulently and by misrepresentation got the mark ‘8AM Corn Flakes (Label)’ registered in Class 30 for corn flakes and wheat porridge; (xiv) the plaintiff has a superior and exclusive right over the mark ‘8AM’, by virtue of being a prior bona fide user and registered proprietor thereof; (xv) a close look at the official website of the defendant no.1 divulges that no use of the trade mark ‘8AM Corn Flakes (Label)’ is being made or has ever been made by the defendant no.1 in respect of the goods for which it is registered or for any other goods; (xvi) the latest annual report of the defendant no.1 for the years 2011-12 also does not bear any reference to the trade mark ‘8AM Corn Flakes (Label)’; (xvii) on the other hand, the plaintiff’s products are advertised in the Canteen Stores Department (CSD) magazines; (xviii) while the plaintiff’s corn flakes are advertised under the mark ‘8AM’, the defendant no.1’s corn flakes are advertised as ‘Mohun’s New Life Corn Flakes’; (xix) the plaintiff could not oppose the defendant no.1’s application pursuant to which registration was granted, because the same was not clearly visible in the trade mark journal in which it was advertised; (xx) the plaintiff, on 11th October, 2012 initiated trade mark cancellation proceedings against the defendant no.1, by filing an application for rectification of the mark registered in favour of the defendant no.1 and the said cancellation proceedings are still pending and during the pendency of which, the plaintiff also has become the registered proprietor of the mark ‘8AM’; (xxi) the registration obtained by the defendant no.1 is bad for the reason of having been obtained by misrepresenting use of the mark since 1st January, 2004 and owing to the prior application of the plaintiff; (xxii) the plaintiff’s earlier application for registration of the same mark ‘8AM’ was cited in the report of search made pursuant to the application of the defendant no.1; (xxiii) the reputation acquired by the plaintiff in the mark ‘8AM’ covers not only the goods for which it is used but also cognate and / or allied goods; (xxiv) the plaintiff, on 30th May, 2013 received a letter from CSD, seeking plaintiff’s comments on the notice dated 27th April, 2013 served by the defendant no.1 on CSD claiming rights over the mark ‘8AM’; the defendant no.1 in the said notice concealed the cancellation proceedings; (xxv) the plaintiff, in August, 2013 learnt from the defendant no.2 Trade Links Pvt. Ltd. who is the exclusive wholesale dealer / full time Director of the defendant no.1 that the defendant no.1, was set to introduce its goods under the mark ‘8AM’ in the market; and, (xxvi) the defendants have no right to use the mark ‘8AM’.3. The suit, accompanied with an application for interim relief came up before this Court first on 10th September, 2013 when while issuing summons / notice thereof, vide ex parte order, the defendants were restrained from using in any manner the trade mark ‘8AM’ or passing off their goods with the said mark or any other confusingly similar mark and from writing letters to third parties customers of the plaintiff, claiming rights in the said mark.4. The defendant no.2 Trade Links Pvt. Ltd. did not appear despite service and was vide order dated 11th November, 2013 proceeded against ex parte.5. The defendant no.1, in its written statement to the amended plaint, has pleaded that (i) the plaintiff obtained the ex parte injunction concealing that the defendant no.1 was prior adopter of the mark ‘8AM’ and had been selling under the composite trade mark ‘Mohun’s 8AM Corn Flakes’ for long; (ii) the claim of the plaintiff of priority of use, is false; (iii) the registrations obtained by the plaintiff in Classes 29, 30 and 32, during the pendency of the suit and pursuant whereto the plaint was amended, are too broad and merely eyewash, to claim false use of the mark for corn flakes and porridge; (iv) the defendant no.1 adopted the trade mark ‘Mohun’s 8AM Corn Flakes’ in relation to breakfast cereals including corn flakes and wheat porridge, in January, 2004 and has been continuously and extensively using the said trade mark since then; (v) the defendant no.1 became the registered proprietor of the trade mark ‘Mohun’s 8AM Corn Flakes (Label)’ in Class 30 in relation to corn flakes and wheat porridge, on 23rd August, 2005 and which trade mark is subsisting; (vi) the defendant no.1 is entitled to exclusive use of the trade mark ‘8AM’; (vii) the plaintiff’s use of the mark is confined to CSD and not in the public retail shops; on the contrary, goods under the defendant no.1’s mark ‘Mohun’s 8AM Corn Flakes’ are sold across the country through retail stores; (viii) the plaintiff has concealed that S.K. Bakshi, Director of the plaintiff and who is the father of Rahul Bakshi who has signed the plaint on behalf of the plaintiff, was employed with the defendant no.1 as a Senior Executive Officer and was living with his family including Rahul Bakshi in the premises of the defendant no.1 at Mohan Nagar, Ghaziabad, Uttar Pradesh, till shortly before institution of the suit; the plaintiff thus was fully aware of adoption and use of the mark ‘Mohun’s 8 AM Corn Flakes’ by the defendant no.1; (ix) the defendant no.1 is the prior adopter, prior user and lawful proprietor of the mark; and, (x) mention of “proposed to be used” in the defendant no.1’s application for registration of the mark was a clerical error as evident from documents showing use of the mark since 1st January, 2004.6. Though the plaintiff has filed a replication to the written statement aforesaid but need to refer thereto is not felt, save as mentioned hereinbelow.7. As aforesaid, the defendant, along with its written statement also applied under Order XXXIX Rule 4 of the Code of Civil Procedure, 1908 (CPC) for vacation of the ex-parte stay.8. The application of the plaintiff for interim relief and the application of the defendant for vacation of ex parte stay granted, remained pending, with pleadings being completed thereon and the ex parte order continued.9. On 3rd March, 2014, finding that the pleadings in the suit stood completed, issues were framed in the suit and the parties relegated to evidence. Though the present applications were listed from time to time but were adjourned, for some reason or the other and in the meanwhile recording of evidence commenced.10. The plaintiff filed IA No.14009/2018 under Section 124(1)(b)(i) of the Trade Marks Act, 1999 and which came up first before this Court on 9th October, 2018. Vide subsequent order dated 22nd October, 2018, the said application was allowed and further proceedings in the suit stayed awaiting the decision of the rectification proceedings pending before the Intellectual Property Appellate Board (IPAB) with respect to the validity of the registered trade mark of the defendant no.1. However it was clarified that arguments on the injunction applications would be heard.11. It was in the aforesaid state of affairs that the arguments on the applications aforesaid were heard by the undersigned on 7th November, 2019 i.e. after the ex parte stay had remained in operation for over six years and though orders were intended to be dictated in the chamber on the same day, but remained to be dictated and are being pronounced today.12. During the arguments, the counsels, took the undersigned through the respective cases as disclosed in the pleadings and documents. The counsel for the defendant no.1 also contended, that (a) the plaintiff, at the time of obtaining ex parte order, concealed from this Court that S.K. Bakshi, Director of the plaintiff was a Senior Executive Officer of the defendant no.1 and that the signatory of the plaint viz. Rahul Bakshi was the son of S.K. Bakshi and that both of them, till a few days prior to the institution of the suit were residing in the premises of the defendant no.1 at Mohan Nagar, Ghaziabad; (b) the plaintiff, after obtaining ex parte injunction, has also got the trial in the suit stayed, to, on the one hand perpetuate the injunction against the defendant and on the other hand not being required to prove their case; (c) the plaintiff was earlier not in the business of cereal; and, (d) the defendant no.1 has sold corn flakes under the mark ‘8AM’, from the year 2004 till the restraint order. On enquiry, the counsel for the defendant no.1 confirmed that the defendant no.1 has not made any counterclaim or initiated any other proceedings to restrain the plaintiff from using the mark and has also not applied for rectification of the registration obtained by the plaintiff.13. The counsel for the plaintiff, in support of his arguments, referred to S. Syed Mohideen Vs. P. Sulochana Bai (2016) 2 SCC 683, Neon Laboratories Ltd. Vs. Medical Technologies Ltd. (2016) 2 SCC 672 and R.J. Components & Shafts Vs. Deepak Industries Ltd. 244 (2017) DLT 502, all on the rights of a prior user.14. I have considered the rival contentions.15. At the outset, I may state that merit is found in the contention of the counsel for the defendant no.1, of the plaintiff, while approaching this Court for ex parte ad-interim relief, having concealed that S.K. Bakshi, Director of the plaintiff was a Senior Executive Officer of the defendant no.1 against which the suit was primarily directed and that both S.K. Bakshi and his son Rahul Bakshi, also a Director in the plaintiff and signatory of the plaint, till a few days prior to the institution of the suit having resided in the property of the defendant no.1 at Mohan Nagar, Ghaziabad. On the defendant no.1 in its written statement pleading the said facts, the plaintiff in its replication has not denied the same. The said facts, in my opinion, were material facts, relevant to the issue and required to be disclosed by the plaintiff to the Court, at the time of obtaining ex parte ad-interim relief. The plaintiff, neither in the plaint nor in the replication has offered any explanation as to why the said facts were not disclosed to the Court at the time of obtaining ex parte injunction. In my further opinion, it was incumbent upon the plaintiff to disclose the said facts along with their explanation if any thereto and the plaintiff should have left it to the Court to decide whether the same were of any relevance or not and if of relevance, still not deprived the plaintiff of ex parte injunction. I say so, because (a) the plaintiff in the plaint admitted that the defendant no.1 had a registration in its favour, of the trade mark ‘8AM Corn Flakes (Label)’ of which the plaintiff was claiming to be the prior user and which registration in favour of the defendant no.1 was of 23rd August, 2005 i.e. more than eight years prior to the institution of the suit; (b) the plaintiff in the plaint also admitted that the plaintiff, at least since the year 2007 i.e. more than six years prior to the institution of the suit, was aware of the defendant no.1 having applied for registration for the mark ‘8AM’; (c) though the plaintiff in the plaint pleaded that the defendant no.1 was not using the mark but only on the basis of annual reports of the defendant no.1 and which ordinarily are not required to and do not contain the trade marks owned or used by the company; (d) however the plaintiff, by virtue of its Directors S.K. Bakshi and Rahul Bakshi’s having a close association with the defendant no.1 as aforesaid, if had disclosed the said association, would have been required to also plead on oath from personal knowledge, whether the defendant no.1 was using the mark or not; (e) the plaintiff, by concealing the said facts, evaded positive plea of not having knowledge by virtue of association with the defendant no.1, of use of the mark by the defendant no.1; (f) the residence of the Directors S.K. Bakshi and Rahul Bakshi of the plaintiff till a few days prior to institution of the suit, in the premises of the defendant no.1, was / is also of relevance in the delay from 2007 to 2013 in instituting the suit; (g) had the said residence been disclosed, the Court, before granting ex-parte injunction, could have enquired whether the plaintiff delayed filing of suit till its Directors were dependent for their residence on the defendant no.1.16. Once the plaintiff is found to have concealed material facts while obtaining ex parte injunction, the plaintiff cannot be said to have approached the Court with clean hands and which disentitles the plaintiff from equitable relief of injunction and the application of the plaintiff for interim relief is liable to be dismissed on this ground alone.17. Not only so, I am constrained to observe that the pleadings in the plaint as originally filed, are also confusing and do not correctly place the factual position for consideration of the Court. It cannot be lost sight of that the Judges manning the Courts, with long cause list, are not able to minutely go through the pleadings and the documents and it is thus imperative for the litigants to, at least when approaching the Court for ex parte relief, make a clean breast of the facts. The plaintiff is not found to have done so. I refrain from saying more. However, such conduct of the plaintiff also requires the plaintiff to be denied the equitable relief of interim injunction.18. As far as the emphasis by the counsel for the plaintiff, on the plaintiff being the prior user of the mark, is concerned, it cannot be lost sight of that though the plaintiff first applied for registration on 8th June, 2004 i.e. well before the defendant no.1 first applied for registration on 2nd August, 2005, but no rights under the said application dated 8th June, 2004 in which the plaintiff claimed use since 1st May, 2004, have still accrued to the plaintiff and the claims of the plaintiff in the said application, of user since 1st May, 2004, are still to be verified. The subsequent application dated 2nd July, 2007 made by the plaintiff for registration of the trade mark ‘8AM’ and registration pursuant whereto was granted after the institution of this suit, though for registration in Classes 29, 30 and 32, did not include ‘corn flakes’, with respect whereto the plaintiff in the present suit sought to restrain the defendant no.1. Thus while on the date of institution of the suit, the defendant no.1 was the registered proprietor of the mark ‘8AM’ in relation to corn flakes since eight years prior to the institution of the suit, the plaintiff was not. Ordinarily, a registered proprietor is not to be restrained from use of the mark and the only limitation in Section 34 of the Trade Marks Act is, of the registered proprietor being not entitled to, on the basis of the registration, restrain a person who establishes itself to be using the mark since prior to the use by the registered proprietor. However what has happened here is that in a suit by the plaintiff instituted in the year 2013, claiming use since 1st May, 2004 and having knowledge of the claim of the defendant no.1 to the mark since 2007 and registration of the mark ‘8AM Corn Flakes (Label)’/’Mohun’s 8AM Corn Flakes’ in favour of the defendant no.1 since 2005, the defendant no.1 has been restrained since 2013 from using the mark; an unregistered proprietor of the mark has succeeded in restraining a registered proprietor. The plaintiff acquired registration, only after the institution of the suit.19. In fact, the position today is no different. Both, the plaintiff and the defendant no.1 hold registrations, with the registration in favour of the defendant no.1 being prior to that in favour of the plaintiff; the claim of the plaintiff thus, for the purposes of grant of interim injunction, has to be construed as of passing off only.20. In this context I may notice, that though the plaintiff could have proceeded with the suit, insofar as for passing off, with only the suit on the ground of infringement being stayed awaiting the adjudication by the IPAB, but the plaintiff chose to have the suit qua passing off also stayed, to perpetuate the ex parte injunction in its favour and against the defendant no.1. The said conduct of the plaintiff also does not show the plaintiff to be still acting bona fide and this again disentitles the plaintiff to any equitable remedy.21. This in my view is yet another reason for which the defendant no.1 cannot be restrained at the instance of the plaintiff.22. I may however

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state that thoughts have indeed crossed my mind, of the defendant no.1 having stood restrained for the last now over seven years, from using the mark and the plaintiff in the interregnum using the same and of the defendant no.1 having neither sought to restrain the plaintiff from using the mark nor seek rectification of the registration obtained by the plaintiff and I have wondered the impact thereof on the matter of interim injunction i.e. decision on these applications. However on further consideration, I am of the view that merely because the ex parte injunction has continued for long, cannot be a ground to continue it further, once the plaintiff is found to have approached the Court with unclean hands. Similarly, merely because the defendant no.1, for whatsoever reason has not considered it worthwhile to restrain the plaintiff from using the mark or to seek cancellation of the registration in favour of the plaintiff, also cannot be a reason to continue restraint against the defendant no.1.23. That brings me to the argument of the plaintiff, of prior use. Having perused the documents of the respective parties, I am of the prima facie view that at this stage at least it cannot be said that the plaintiff is the prior user of the mark. Thus de hors the aforesaid reasons, the plaintiff is not found to satisfy the essential ingredient of prima facie case, to be entitled to interim injunction. Not only so, use by the defendant no.1 of the mark ‘8AM’ in conjunction with ‘Mohun’s’ even otherwise distinguishes the product of the plaintiff and the defendant no.1 and it is felt that no case of irreparable injury even is made out.24. Accordingly, IA No.18379/2013 of the defendant no.1 under order XXXIX Rule 4 of the CPC is allowed and the ex parte ad-interim injunction dated 10th September, 2013 is vacated and IA No.14412/2013 of the plaintiff for grant of ad-interim injunction is dismissed.CS(COMM) No.485/201825. The proceedings in the suit have been already adjourned sine die in terms of order dated 22nd October, 2018.26. The suit be listed as and when applied by either party and in the absence of either party so applying, for directions, on 1st April, 2022.
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