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Home / Intellectual Property News / 3rd Eye Event settles the Trademark Infringement Lawsuit with the Government Authorities!

3rd Eye Event settles the Trademark Infringement Lawsuit with the Government Authorities!

February 11,2019:

Ahmedabad based Business Company, 3rd Eye Event & Advertising filed a lawsuit against the organizers of the Ahmedabad Shopping Festival for Trademark infringement. Along with Companies iNDEXTb and the AMC the Vibrant Shopping Festival Organising Federation were sued for infringing ‘Ahmedabad Shopping Festival’ Trademark without getting any prior permission from the 3rd Eye. 

The lawsuit was filed by the company 3rd Eye Event & Advertising at the Commercial Court.

According to the suit, the concept of Ahmedabad Shopping Festival was first developed by the marketing strategy and event management company 3rd Eye Event.

The concept was developed by them on 1st February 2015, and the term has been used openly and extensively ever since by them.

The plaintiff also claimed that they had made a presentation to several Gujarat Government bureaucrats for conducting, organizing the festival and generating revenue at the end of 2014.

However, the Government body decided to use the concept without properly seeking the permission from the company.

In the petition, the company claimed that as the concept was developed by them, they also own the Intellectual Proprietary rights for the same. Their Trademark covers several classes and it was registered in the year 2015. They noticed that the organizers were using the name without their permission.

They also issued a notice on 9th January 2019 about it, but the defendants chose not to respond.

However, on 28th January 2019 3rd Eye Event & Advertising withdrew the complaint as soon as they became aware that the shopping festival was a not for profit initiative. 3rd Eye Event & Advertising submitted a letter to the Commercial Court, “Pursuant to the amicable settlement arrived at between the parties; the plaintiff hereby agrees to withdraw the present suit unconditionally.”

To visit, Trademarkclick.com, Click Here

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