Delhi HC Directs Facebook, YouTube to Remove Video Disparaging Patanjali Atta

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March 29, 2018

Baba Ramdev’s Patanjali is yet again in news. The case herein related to a video whereby Patanjali’s Atta was allegedly being depicted in a bad light on social media platforms.

Patanjali in the case had approached the Delhi High Court seeking direction to Defendants namely, Facebook, Google and YouTube to remove or restrict access to the weblinks which contain or purport to contain a video in Tamil language disparaging the Atta manufactured and sold by the plaintiff under its mark ‘PATANJALI’. The impugned video allegedly depicted Patanjali Atta as rubber.

The Delhi High Court in the case by way of interim order has granted relief to the Patanjali and stated that the plaintiff, on the basis of the pleadings and documents filed and after playing the video, has made out a case for grant of ex parte ad interim injunction.

The Court has directed the Defendants in the case to down/remove or block/restrict access to the URLs/weblinks of the impugned video.

The Delhi High Court’s order can be accessed here.