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The Great IPR Battle: Its Veere Di Wedding v. Veere Ki Wedding

November 5,2017:

AKFC moved the Bombay High Court filing a suit for passing off alleging that makers of the Veere Ki Wedding had adopted a title that was deceptively similar to their film Veere Di Wedding.

Veere Di/Ki Wedding
Veere Di/Ki Wedding

In March, 2015, Anil Kapoor Film Company (AKFC) i.e Plaintiff registered his script titled “Veere Di Wedding” with the Film Writers’ Association (FWA). Title of the movie was successfully registered with the Indian Film and Television Producers’ Council (IFTPC) by June, 2015. Registration was further renewed successfully being initially valid only for only 1 year.

Dispute began after the Indian Motion Pictures’ Producers Association (IMPAA) granted the registration of title to Make My Day Entertainment i.e Respondent’s film Veere Ki Wedding, since AKFC had a prior registration to title Veere Di Wedding with Indian Film and Television.

AKFC moved the Bombay High Court filing a suit for passing off alleging that makers of the Veere Ki Wedding had adopted a title that was deceptively similar to their film Veere Di Wedding.

But the Bombay HC in an order dated May 4, 2017 refused grant any interim injunction against respondents, Make My Day Entertainment.

AKFC filed an appeal against the said order which is still pending.

But in the meantime, Make My Day Entertainment has filed a suit before Civil Judge (senior division) in Rohtak, Haryana against AKFC for passing off its film as theirs by using title “Veere Di Wedding”.

AKFC filed a transfer petition before Supreme Court seeking transfer of suit pending before Rohtak Court in Hayana to Bombay HC stating that suit filed in Rohtak is clearly to harass them and that respondents are not seeking a bona fide trial but are simply indulging in the forum shopping and abusing process of law.

Supreme Court has stayed the proceedings in which were pending before the Civil Judge in Rohtak.

CJI Dipak Misra and Justice AM Khanwilkar heard the transfer petition filed by AKFC and issued a notice while staying further proceedings in the civil suit filed before Civil Judge in Haryana.

The matter will now come up for hearing before Supreme Court Bench on November 20,2017.

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