IN THE HIGH COURT OF DELHI AT NEW DELHI
  
  
  
  CS(OS) 2934/2011
  
  
  
  M/S J.C. BAMFORD EXCAVATORS LTD. and ANR. ..... Plaintiffs
  
  
  
  Through : Mr. Pravin Anand, Adv.
  
  
  
  
versus
  
  
  
  BULL MACHINES PVT. LTD. ..... Defendant
  
  
  
  Through
  
  
  
  CORAM:
  
  
  
   HON'BLE MR. JUSTICE G.S.SISTANI
  
  
  
   O R D E R
  
  
  
   25.11.2011
  
  
  
  I.A.NO.18814/2011.
  
  
  
  1. This is an application filed by the plaintiffs seeking exemption from
  
  filing documents with proper margins.
  
  
  
  2. Exemption allowed, subject to plaintiffs? filing documents, sought to
  
  be relied upon by them, with proper margins within ten weeks from today.
  
  Application stands disposed of.
  
  
  
  I.A.NO.18815/2011.
  
  
  
  3. This is an application filed by the plaintiffs seeking enlargement of
  
  time in filing the court fee.
  
  
  
  4. Let the court fee be filed within one week from today.
  
  
  
  5. Application stands disposed of.
  
  
  
  I.A.NO.18816/2011.
  
  
  
  6. This is an application filed by the plaintiffs seeking permission of
  
  this Court to file confidential documents in a sealed cover.
  
  
  
  7. Plaintiff is permitted to file confidential documents, sought to be
  
  relied upon by the plaintiffs in a sealed cover.
  
  
  
  8. Application stands disposed of.
  
  
  
  CS(OS) 2934/2011 and I.A.NO.18812/2011 (O XXXIX Rules 1 and 2)
  
  
  
  9. Plaintiffs have filed the present suit for permanent injunction
  
  restraining piracy of registered designs, infringement of copyright,
  
  passing off, damages and delivery up.
  
  
  
  10. Issue summons in the suit and notice in the application to the
  
  defendants, returnable on 7.2.2012.
  
  
  
  11. Learned counsel for the plaintiffs submits that plaintiffs are a part
  
  of JCB Group, which is one of the world?s largest manufacturers of
  
  construction, earthmoving, agricultural and material handling equipment
  
  industry and a market leader in many of 150 countries where its machines
  
  are sold. Plaintiffs are manufacturers and merchants inter alia of
  
  construction and material handling machinery including Backhoe Loader,
  
  Hydraulic excavators, articulated loading shovels and parts, attachments
  
  and components thereto. Counsel further submits that plaintiffs have
  
  recently shocked to discover that defendant?s Backhoe Loader under the
  
  brand BULLSMART at EXCON-2011 inaugurated on 23.11.2011 in Bangalore. The
  
  said product comprises of components and parts that are identical to the
  
  parts of backhoe loader of the plaintiffs in which plaintiff no.2 has
  
  design registrations. Counsel next submits that to the best of
  
  plaintiffs? information the defendant is yet to commence sale of its
  
  products in India. The impugned products are also
  
  
  
  
  
  
  
  CS(OS) 2934/2011 2/6
  
  
  
  
  
  
  
  displayed on the defendant?s website http://www.bullindia.com, which does
  
  not seem to be fully functional. Counsel for the plaintiffs has relied
  
  upon page 13 of the plaint, wherein the plaintiffs have extracted the
  
  comparison of defendants impugned Backhoe Loader, to show that designs of
  
  the defendant are almost identical design as that of the plaintiffs?
  
  uniquely designed components/parts and infringement of its Registered
  
  designs bearing nos.200016, 200019, 200017, 200018.
  
  
  
  12. Learned counsel for the plaintiff submits that by adopting designs
  
  that are identical to that of the plaintiffs? world famous Backhoe
  
  Loaders designs in appearance and get up, the defendant is attempting to
  
  attract customers by offering them products which are not rightfully
  
  designed or created by the defendant and are consequently being
  
  misrepresented by the defendant as being from a source which is the same
  
  or is connected with the plaintiffs. Counsel further submits that the
  
  offending designs by the defendant are likely to cause irreparable harm
  
  and injury not only to the plaintiffs but also to the members of the
  
  public as the products of the defendant are far inferior to the products
  
  of the plaintiffs. Counsel in these circumstances prays for ex parte ad
  
  interim injunction.
  
  
  
  
  
  
  
  CS(OS) 2934/2011 3/6
  
  
  
  
  
  
  
  
  
  
  
  13. I have heard counsel for the parties and also perused the plaint,
  
  application and the documents filed along with the plaint. I am satisfied
  
  that it is a fit case for grant of ex parte ad interim injunction.
  
  Accordingly, till the next date of hearing, defendant, its partners,
  
  proprietors, principal officers, affiliates, servants, agents,
  
  representatives, dealers or all others acting for an on behalf of the
  
  defendant are restrained from making, selling, offering for sale,
  
  dispatch, advertising, directly or indirectly dealing in/launching
  
  Backhoe Loaders bearing components that are:
  
  
  
  (a) obvious and fraudulent imitations of the designs of the plaintiffs?
  
  various components of the backhoe loaders amounting to infringement of
  
  plaintiff?s no.1 registered designs no.200016, 200017, 200018 and 200019;
  
  and
  
  
  
  (b) substantial reproduction of the plaintiffs? various components?
  
  drawings amounting to infringement of the plaintiff?s copyright;
  
  
  
  (c) Defendant is also restrained from putting the impugned machines on
  
  
  
  display in any of its stall in the Exhibition, which is being held at
  EXCON 2011, Bangalore International Exhibition Centre, Bangaluru,
  
  Karnataka, India.
  
  
  
  14. Plaintiffs shall comply with the provisions of Order XXXIX Rule 3 CPC
  
  within 15 days from today.
  
  
  
  CS(OS) 2934/2011 4/6
  
  
  
  
  
  
  
  I.A.NO.18813/2011.
  
  
  
  15. This is an application filed by the plaintiff for appointment of
  
  three Local Commissioner to inspect the premises of the defendant, take
  
  into custody all the impugned designs/components/brochures/pamphlets of
  
  the defendants and make an inventory of the same with regard to the
  
  defendant?s Backhoe Loader under the brand BULLSMART.
  
  
  
  16. Accordingly, Mr. Rohan Bagai, Advocate, (Cell No.9811060391) is
  
  appointed as Local Commissioner, who shall visit the Stall of Bull
  
  Machines Private Limited, EXCON 2011, Bangalore International Exhibition
  
  Centre, Bangaluru, Karnataka, Karnataka, India; Mr. Karan Burman,
  
  Advocate, (Cell No.9958019898) is appointed as a Local Commissioner, who
  
  shall visit Bull Machines Private Limited, SF No.5/1 ? A, Trichy Road
  LandT
  
  by-pass Junction, Coimbatore 641103, Tamil Nadu, India; and Ms. Preeti
  
  Dalal, Advocate, (Cell No.9811060391) is appointed as Local Commissioner,
  
  who shall visit Bull Machines Private Limited, H 101, Sector 63, NOIDA
  
  201301, Uttar Pradesh, India. The Local Commissioners will take into
  
  custody all the goods/products/components/brochures/pamphlets including
  
  moulds used for making the parts comprising of infringing designs,
  
  packaging material, cartons, stationery and any other material bearing
  
  the impugned designs; make an inventory of the same and hand over the
  
  same to the defendant on superdari, however, one
  
  
  
  
  
  
  
  CS(OS) 2934/2011 5/6
  
  
  
  copy of each of the packaging material, cartons, stationery will be
  
  seized and retained by the Local Commissioners. The Local Commissioners
  
  will be entitled to police aid. The fee of the Local Commissioners for
  
  Bangaluru and Coimbatore is fixed at Rs.75,000/-, each, and for NOIDA
  
  Rs.60,000/- besides all out of pocket expenses.
  
  
  
  17. Let a copy of this order be given DASTI to counsel for the plaintiffs
  
  under the signatures of Court Master/Private Secretary.
  
  
  
  
  
  
  
  
  
  
  
  G.S.SISTANI,J
  
  
  
  NOVEMBER 25, 2011
  
  
  
  msr
  
  
  
  
  
  
  
  
  
  
  
  CS(OS) 2934/2011 6/6
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  
  43.
  
  
  
  $