हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Intellectual Property News / Know why MUJI accuses IUIGA for Trademark Infringement

Know why MUJI accuses IUIGA for Trademark Infringement

March 14,2019:

A  Singapore based Company, IUIGA, is being sued by Ryohin Keikaku, the parent company of the brand MUJI for Trademark infringement in the local Courts. IUIGA is e-commerce Lifestyle Company has direct ties with Original Design Manufacturers (ODM), who manufacture goods for many big international brands. 

The designs and patented technologies are owned by ODM and that is the sole reason they can manufacture goods for multiple brands.

IUIGA has made statements like “MUJI same manufacturer” and are “direct from MUJI manufacturer” on their official website and in their physical stores.  When contacted the Chief Growth Officer Jaslyn Chan said that the company has done “nothing wrong”, she added that the information on there is “factually accurate” and its “manufacturing processes are legal”.

Chan further added, “IUIGA is currently preparing to go to court with MUJI, and preparing a list of manufacturers that both companies work with to be released to the media later”.

In November, MUJI wrote on the Company’s blog stating “currently believe that a number of the products in question were not, in fact, produced by MUJI’s manufacturers”. They also made it very clear that they never authorized any third party to use the name of the Company or is responsible for its products.

Whereas Chan made a statement “IUIGA has never used other brands’ tags or contact numbers in the sale of its products, despite MUJI’s claims that it had done so in its previous statement.

Chan further added to her statement that “IUIGA’s eyelash curler is indeed from MUJI’s manufacturer, but not the eyelash curler manufacturer that MUJI is taking stocks from. MUJI works with many manufacturers, some of which have overlapping expertise. This product is produced by one of MUJI’s plastic manufacturers that also supplies to IUIGA.”

IUIGA had to revise the listings of the bean bag sofa manufacturers as they were the same as MUJIs, and the former was informed, “MUJI has pressured them to have IUIGA remove the label.” IUIGA has accepted this and understands that MUJI’s business occupies a major portion of the manufacturer’s overall revenue and they are in no position to go against the manufacturers.

Apart from ceasing the Trademarks of MUJI’s in the statements made by IUIGA. MUJI is also demanding compensation for the damages and losses; a spokesperson of MUJI said in a statement to Business Insider, “We requested IUIGA to disclose information on its manufacturing factories to verify its statements. However, we did not receive any response.” They also added that its manufacturing contractors have denied manufacturing or supplying products to IUIGA.

To visit, Trademarkclick.com, Click Here

Facebook Comments

 
Related tags :
 

Hindu

Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify

TOI

Donald Trump’s immigration ban Donald Trump’s immigration ban

TOI

Belts are for Dogs Belts are for Dogs Cartoon

TOI

IBN IBN

Acheche DIn Acheche Din     pic by sify TOI

Hindu

Missing the Point Missing the Point pic by english blog TOI TOI

TOI

TOI

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

Hindu

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Time to straighten up Time to straighten up                pic by TOI Hindu NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks Hindu Hindu

Hindu Hindu

150425_-_farmers_a_2384764f

Hindu

Alligator vs Litigator Alligator vs Litigator Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   State of Affairs Women Safety: State of Affairs             pic by mangal TOI

Hindu

Hindu

TOI

Hindu Hindu Hindu Four Pillars of Democracy Four Pillars of Democracy             by Satish Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Netas in Election mode Netas in Election mode State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI TOI Pakistan Democracy Pakistan Democracy State of Two Nations State of Two Nations               pic by sandeep

TOI

Delivery Boy Delivery Boy                    by Satish Hindu TOI UIDAI Leaks UIDAI Leaks Let Justice Be Let Justice Be

Hindu Hindu

pinterest

TOI

If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Hindu

Hindu

ALL_1_Theme_01A_24_2383617g

Hindu

Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Soaring of Oil Prices pic by indiaone

Hindu

Demonitisation Diaries Demonitisation Diaries                                                       by sify Hindu Tax Reforms    by Hindu Tax Reforms by Hindu

...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

Job Hazards Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din America First Walk Your own Talk

TOI

Hindu Painting India Saffron Painting India Saffron
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 *