हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Intellectual Property News / Know why GUESS failed to halt Trademark registration of a “Hater”?

Know why GUESS failed to halt Trademark registration of a “Hater”?

March 5,2019:

GUESS is an American clothing and retailing brand. Other than clothing GUESS markets various fashion accessories such as bags, watches, perfumes, shoes etc.

Recently the American clothing brand noticed that a clothing brand by the name ‘Hater’ had applied to register their Trademark which is enclosed in a triangle and is selling products online through www.hatersnapback.com and offline through stores.

GUESS is a well-known brand; they already have a registered logo depicting GUESS (in text) enclosed in a Triangle.

When the American brand came to know about the resemblance of Hater’s applied for mark with their mark they tried to halt the registration.

The Hater’s applied for logo is also enclosed in a triangle and the ‘Hater’ is also into clothing. Hater had applied to register their mark in Singapore. GUESS opposed the same stating that the applied for mark will confuse their consumer and will lead to misrepresentation.

The mark ‘Hater’ was applied by Jen Chi in class 25 which covers clothing. GUESS believed that Chi had intentionally applied for such a mark to indicate a connection between the brands.

As per the Singapore law, either of the elements should be present to object a mark “the whole or essential part of the trademark must be identical or similar to an earlier mark”.

However Intellectual Property Office of Singapore (IPOS) rejected GUESS’s argument that applied for mark is too similar to GUESS’s registered mark and it will cause confusion.

The Principal Assistant Registrar at IPOS, Sanjay Widjaja stated that the applied for mark ‘Hater’ was “visually, aurally and conceptually more dissimilar than similar” to GUESS’s mark which featured the word ‘GUESS’.

Further, Widjaja stated that “Taking into account the extent of dissimilarity in the marks, I am of the view that, on a balance of probabilities, there is no likelihood of misrepresentation that the applicant and the opponent are one and the same or that they are economically linked,”

IPOS decided that the registration for the mark ‘Hater’ shall continue and Chi is entitled to costs from GUESS.

To visit, Trademarkclick.com, Click Here

Facebook Comments

 
Related tags :
 
Painting India Saffron Painting India Saffron UIDAI Leaks UIDAI Leaks

Hindu

Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports

TOI

Acheche DIn Acheche Din     pic by sify Missing the Point Missing the Point pic by english blog

TOI

Hindu

Hindu Hindu America First Walk Your own Talk Hindu Hindu

pinterest

Donald Trump’s immigration ban Donald Trump’s immigration ban State of Two Nations State of Two Nations               pic by sandeep ALL_1_Theme_01A_24_2383617g

Hindu

Tax Reforms    by Hindu Tax Reforms by Hindu

TOI

Hindu Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Pakistan Democracy Pakistan Democracy State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI

Hindu

Hindu

Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG Cartoon

TOI

TOI Soaring of Oil Prices pic by indiaone Four Pillars of Democracy Four Pillars of Democracy             by Satish Hindu

Hindu

TOI

NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks

Hindu Hindu

Let Justice Be Let Justice Be Time to straighten up Time to straighten up                pic by TOI Netas in Election mode Netas in Election mode Hindu

Hindu

150425_-_farmers_a_2384764f

Hindu

TOI

Hindu

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption]

TOI

TOI

Hindu Alligator vs Litigator Alligator vs Litigator If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia

Hindu Hindu

Belts are for Dogs Belts are for Dogs Hindu Delivery Boy Delivery Boy                    by Satish TOI Hindu TOI

TOI

TOI

Hindu State of Affairs Women Safety: State of Affairs             pic by mangal Demonitisation Diaries Demonitisation Diaries                                                       by sify

IBN IBN

TOI Job Hazards

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   TOI
Download our App
ios icon
android icon
 
 
 

Check Also

T-Mobile and Ericsson

T-Mobile and Ericsson found Guilty of Patent Infringement, pay 43 Million Dollars in damages

March 20,2019: A Bellevue-based company, Intellectual Ventures, was awarded $43 million after T-Mobile and Ericsson were found guilty of infringing on the Patents of the company by a Texas Jury on Feb. 8. $34 million was awarded to T-Mobile and ...

Leave a Reply

Your email address will not be published. Required fields are marked *