हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Intellectual Property News / Lego sues Zuru for infringing Trademark, Copyright, Trade Dress, and Patent of its Toy figurines!

Lego sues Zuru for infringing Trademark, Copyright, Trade Dress, and Patent of its Toy figurines!

January 1,2018:

On 13th December, toy making company Lego Group accused Zuru, a company that designs, manufactures and markets toys and consumer products, of infringing their Trademark, Copyright, Trade Dress, and Patent.

The suit was filed at the US District Court of Connecticut. According to Lego’s suit, Zuru infringed their Minifigure figurine. These figurines are protected under VA0000655230 and VA0000655104. The copyright registrations cover 3D sculptures. These products also bear the copyright symbol ‘‘©’’ on their packaging.

Lego also owns the Trademarks for their ‘‘Minifigure’’ figurine including 4,903,968 covering the design of the figurines. According to their claim, Zuru started selling figurines which are strikingly and substantially similar to Lego’s toys. The similarity between the toys can confuse average buyers of Lego. They further claimed that these figurines look and feel like the figurines of Lego.

The products were sold on Zuru’s and other third-party websites and even on Walmart. Moreover, they accused Zuru of using a color scheme similar to Lego’s (red, yellow, black and white).

According to the claim, Zuru infringed Lego Group’s trademarks, designs, and copyrights without any authorization. This includes copyrights for their ‘‘Minifigure’’ figurines. Moreover, the defendant also infringed the design patents in relation to their building blocks. These blocks include D701,923S termed as ‘Building Block From A Toy Building Set’.

Another design patent D641,053S covers step-building blocks. Zuru’s Max Build More Building Bricks Value Set (759 Bricks), Max Build More Building Bricks Value Set (253 Bricks) were among the listed products. They also accused Zuru of infringing their ‘‘Friends’’ line of toys.

Lego requested the Court to order injunctive relief against the defendant, preventing them from further selling the products. They also asked for the destruction of all infringed products and actual damages. In addition, they asked for the profits earned by Zuru and reasonable attorneys’ fees.

To visit, Trademarkclick.com, Click Here

Facebook Comments

Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Tax Reforms    by Hindu Tax Reforms by Hindu State of Two Nations State of Two Nations               pic by sandeep Hindu Hindu Alligator vs Litigator Alligator vs Litigator Hindu

TOI

TOI

Demonitisation Diaries Demonitisation Diaries                                                       by sify

Hindu

TOI Acheche DIn Acheche Din     pic by sify Belts are for Dogs Belts are for Dogs Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify  

TOI

Hindu

Hindu

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

TOI

Hindu Hindu

Hindu

Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din America First Walk Your own Talk TOI Cartoon ALL_1_Theme_01A_24_2383617g

Hindu

State of Affairs Women Safety: State of Affairs             pic by mangal [caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption] Let Justice Be Let Justice Be 150425_-_farmers_a_2384764f

Hindu

[caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption] TOI

TOI

Hindu

TOI

Soaring of Oil Prices pic by indiaone Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Hindu Time to straighten up Time to straighten up                pic by TOI [caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption] Hindu

Hindu

IBN IBN

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Four Pillars of Democracy Four Pillars of Democracy             by Satish

Hindu

Hindu

TOI

Hindu Hindu

pinterest

TOI TOI Hindu

TOI

TOI Job Hazards Delivery Boy Delivery Boy                    by Satish If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish

Hindu

TOI

Hindu Hindu

Missing the Point Missing the Point pic by english blog
 
 
 

Check Also

Is Apple the Innovator or an Infringer?

January 16,2019: On 26th December 2018, Data Scape filed a lawsuit with the US District Court for the Central District of California Western Division against the tech giant Apple for patents related to data and communication systems. Mainly, iTunes and ...

Leave a Reply

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

Latest laws

Join our mailing list to receive the Latest Laws News and updates from our team.