Trademark Law in India: Law and Case Laws

February 13, 2018 Evolution of Trademark Law in India Prior to statutory enactment of regulations governing trademark law and practice in India, the proprietary rights vested in a trademark were protected through common law principles and principles of equity. Majority of Indian Laws owe their origin to English Laws which were substantially subsumed More...

by Shilpi Sharan | Published 5 months ago
By Shilpi Sharan On Friday, December 22nd, 2017
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All you Need to know about New Trademark Rules, 2017

December 22, 2017 The Department of Industrial Policy and Promotion (DIPP) on March 6, 2017 had notified the Circular issuing New Trademark Rules, 2017. Key highlights of the New Trademark Rules are enumerated More...

By Shilpi Sharan On Monday, December 11th, 2017
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Counterfeiting in India: Laws and Remedies

December 11, 2017 In context of counterfeiting, Prada CEO, Patrizio Bertelli once said- we don’t want to be a brand that no one copies….. Counterfeiting also referred to as the act of copying brands has all More...

By Shilpi Sharan On Friday, December 1st, 2017
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Anti-Competitive Agreements under the Competition Act

December 01,2017 What is an Anti-competitive Agreement? Section 3 of the Competition Act, 2002 The Act under Section 3(1) prevents any enterprise or association from entering into any agreement which causes or More...

By Shilpi Sharan On Thursday, November 30th, 2017
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What is Abuse of Dominant Position under Competition Act?

November 30, 2017 Section 4 of Competition Act Section 4 of the Competition Act, 2002 prevents any enterprise or group from abusing its dominant position. The Act also provides circumstances under which there is More...

By Shilpi Sharan On Thursday, November 30th, 2017
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Limited Scope of Judicial Intervention under Arbitration Act

November 30, 2017 One of the intrinsic objectives behind the enactment of Arbitration and Conciliation Act, 1996 was reducing the scope of judicial intervention. The Indian Legislature in conformity with Article More...

By Shilpi Sharan On Thursday, November 30th, 2017
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Trademark Renewal in India: Law and Legal Implications

November 30, 2017 Section 25 of the Trademark Act, 1999 provides for the duration, renewal and removal and restoration of registration. Once a trademark is registered, the same has to be renewed by the registered More...

By Shilpi Sharan On Wednesday, November 29th, 2017
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SC: Auction Purchaser to Approach DRT Before Invoking Writ Jurisdiction

November 29, 2017 Agarwal Tracom Pvt. Ltd. v. Punjab National Bank Date of Judgment: November 27, 2017 In the case, PNB had given loan facility to a Company called “M/s India Iron & Steel Corporation More...

By Shilpi Sharan On Monday, November 27th, 2017
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Now Divorced Daughters are Eligible for Family Pension

November 27, 2017 The Ministry of Defence (MoD) has today issued a notification clarifying that divorced daughters who fulfil other conditions are eligible for family pension if a decree of divorce had been issued More...

By Shilpi Sharan On Monday, November 27th, 2017
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Delhi HC Acquits Man of Unsound Mind who Murdered his Wife

November 27,2017 X v. State of NCT of Delhi Date of Judgment: November 20, 2017 In this recent verdict, the Delhi High Court acquitted a man accused for murder of his wife. The man was acquitted by the Court on More...