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Wockhardt Limited V/S Jackson Laboratories Private Limited and Others

    COMIP (L) No. 579 of 2018 and Notice of Motion (L) No. 1076 of 2018

    Decided On, 23 May 2018

    At, High Court of Judicature at Bombay

    By, THE HONORABLE JUSTICE: S.J. KATHAWALLA

    For Petitioner: Rohaan Cama, Zoya Syed and Darshan Furia i/b. Pratik Jhaveri And For Respondents: Sagar Ghogre, Surendra Dash, Govind Solanke, Vinod Kumar, Ramesh Kumar, Directors and Party-in-Person



Judgment Text


1. The learned Advocate appearing for Defendant No. 1 on instructions undertakes to file his Vakalatnama on behalf of the Defendant No. 2 in the course of day. The undertaking is accepted.

2. Heard the learned Advocates appearing for the Plaintiffs and Defendants and the following Order is passed by consent:

i. Leave under Clause XIV of the Letters Patent Act is granted. The Leave Petition is accordingly disposed off.

ii. The above Suit is decreed in terms of prayer Clauses (a) to (e), which are reproduced hereunder:

"(a) To grant a decree for permanent injunction restraining the Defendant by themselves, their partners (if applicable), directors, principal officers, servants, retailers, stockiest, distributors, representatives and agents from in any, directly or indirectly, in any manner infringing the Plaintiff's registered trademark by using, manufacturing, marketing and/or selling, offering for sale, stocking, advertising, directly or indirectly dealing in any pharmaceutical products falling under class 5 or any allied, agnate and/or cognate products under the impugned trademark "SPASMO-PRONYVON" or any other trade mark/marks which are identical/deceptively similar to the Plaintiff's said registered trademarks 'SPASMO-PROXYVON' bearing the registration No. 327582 and the marks bearing Registration nos. 327582, 219393, 313278, 424459, 462438, 705110, 842488, 979000, 1045849, 1045880, 1047686, 1447598, 2007320, 2007321, 2029027 and 2142972 being Exhibit "B" hereto, amounting to infringement of the aforesaid registered trademarks of the Plaintiff;

(b) To grant a decree for permanent injunction restraining the Defendant by themselves, their partners (if applicable), directors, principal officers, servants, retailers, stockiest, distributors, representatives and agents from in any, directly or indirectly, in any manner using, manufacturing, marketing and/or selling, offering for sale, stocking, advertising, directly or indirectly dealing in any pharmaceutical products falling under class 5 or any allied, agnate and/or cognate products under the impugned trademark "SPASMO-PRONYVON" being Exhibit "L" hereto, or any other trade mark/marks which are identical/deceptively similar to the Plaintiff's trademarks 'SPASMO-PROXYVON' or the marks SPASMO or PROXYVON or any other marks containing the marks 'SPASMO-PROXYVON or the marks SPASMO or PROXYVON or any part thereof or the label/trade dress being Exhibit "F" and "G" hereto or any sign deceptively similar thereto, so as to pass off or unable others to pass off the products of the Defendant as and for products of the Plaintiff.

(c) That the Defendant by themselves, their partners (if applicable), directors, principal officers, servants, retailers, stockiest, distributors, representatives and agents be restrained by a permanent order and injunction of this Hon'ble Court from in any, directly or indirectly, using, copying, making copies of, issuing copies, communicating to the public or using in any other manner, the Plaintiff's Artistic Work being Exhibit "E and G" hereto and/or any other colourable imitation of the same including the label/trade dress of the Defendant's product "SPASMO-PRONYVON" being Exhibit "J and K" hereto.

(d) Pass a decree of permanent injunction against the Defendants thereby restraining them by through themselves, their Partners, Directors, Principal officers, employees, representative, stockist, dealer, agents, sister companies to forthwith surrender and hand over to the Plaintiff company for destruction of all the goods/products that are an imitation of the Plaintiff Company trademark and of all material, goods, articles, utensils, stickers, hoardings, boxes and other material of the Defendants bearing the mark "SPASMO-PRONYVON".

(e) pass a decree of mandatory injunction by directing the Defendants to forthwith surrender and hand over in the nature of delivery up to the Plaintiffs for destruction of all the product that are an imitation of the Plaintiff's trademark and of all material, goods, articles, utensils, stickers, hoardings, cartons, boxes, pamphlets, broachers, advertising materials, papers, stationery and other material of the Defendants bearing the mark "SPASMO-PRONYVON", or any mark similar/identical to it".

iii. The Defendants undertake to pay an amount of Rs. 6 Lacs towards costs/damages by way of demand draft to the Plaintiff within a period of two days from today. The undertaking is accepted.

iv. The Defendants undertakes that if any sto

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ck is lying with them and/or in the market, they shall destroy the same in the presence of the representative of the Plaintiff within a period of four weeks from today. v. The Suit as well as Notice of Motion are accordingly disposed off. vi. Refund of Court fees, if any, as per Rules. vii. The Court Receiver stands discharged without passing accounts but subject to payment of his cost, charges and expenses within a period of two weeks from today by the Plaintiff.
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