AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
 
Search Colleges
Course Name:
State:
City:

Add Colleges
Institute
Course


Sawaal Jawaab
Have a Sawaal? Ask


Search Questions


Law College Events and News


 





IALM - Online Preparatory Course for Trademark Agent Examination 2015

Indian Academy of Law & Management is pleased to announce a special online preparatory course for preparing candidates for the Trademark Agent Examination 2015.

Background:
Vide Public Notice No. CG/TM Agents/TMR/2015/ dated 20th August, 2015, the Office of the Controller General Patents, Designs and Trademarks has invited applications for the registration of Trademark Agents. Such registrations will take place based on eligibility and an examination to be held at the Office of Trademarks in Mumbai. The detailed notification is available at the following link: http://goo.gl/KGhKFh

The current examination is being held after a gap of more than 5-years and that too at the intervention of Hon'ble High Court of Madras. Vide a Constitutional Writ Petition, Mr. Muralidharan challenged the wrong practices of the Office of Trademark in not conducting Trademark Agent Examination, despite the mandate given to it under the provisions of Section 145 of the Trade Marks Act, 1999 read with Rule 153 of Trade Marks Rules 2002. The only ground pressed by the Office of Trademark seems to be inability to conduct examination due to lack of resources and infrastructure. This contention was rejected by the Hon'ble High Court and the respondent was directed to seek applications for examination on or before September, 2015.

Eligibility:
Citizen of India having completed 21 years of age and being a graduate of any University (recognized by UGC) in India or possessing an equivalent qualification and who is not subject to any of the disqualification stated in clause (I) - (VI) of the Rule 151 of the Trade Marks Rules, can apply.

Global Trademark Filings:
The World Intellectual Property Organisation's (WIPO) 2014 report reveals that since 1995, the total number of trademark applications filed each year has more than doubled to over 7 million. As of 2014, there were an estimated 26.3 million active trademarks, with all indications suggesting that this trend will continue for the foreseeable future.

Trademark protection is particularly important for emerging markets - both as a destination for applications and as a country of origin for entities seeking Trademark protection abroad.

While 14 of the top 20 filing countries are from high-income jurisdictions, six are from emerging markets (either upper-middle or lower-middle income): Argentina (87,921), Brazil (164,422), China (1,880,000), Mexico (109,806), Turkey (233,816) and India (202,444)

Based on a number of positive factors, growth in Global Trademarks is expected to continue, particularly with a shift towards Asia and emerging markets.

Role of Trademark Agents:
A trademark agent must have thorough knowledge of the Trademarks Act as well as the related rules, jurisprudence and Trademarks Office practice. A trademark agent must have good communication skills, both in writing and in person, with clients, other legal professionals, advertising agents, Registry officials and foreign associates, and in order to prepare search opinions, responses to examiner's reports and written arguments for use in an opposition.

A trademark agent advises and serves trademark owners in the maintenance and protection of their trademarks so that they remain distinctive and are properly used. A trademark agent also assists trademark owners with trademark licensing and franchising so that the distinctiveness and enforceability of the trademarks are maintained, failing which they are vulnerable to expungement from the register.

The role of a trademark agent includes preparing, filing and prosecuting applications for registration of trademarks; giving opinions on the registrability of trademarks in accordance with criteria imposed by the law procedure and practice and conducting searches to see whether likelihood of confusion might exist between the trademark searched and trademarks or trade names of others.

There are a variety of opportunities for Trademark Agents at private law firms, in-house corporate law departments, government offices, and educational institutions. The work is fast-paced, detail-oriented, interesting, challenging and ultimately quite rewarding.

IALM Preparatory Material:
So Graduates! Do not miss this important opportunity that arises after a gap of 5-years. Trademark Agents make an exciting and financially rewarding career.

IALM is preparing candidates to confidently face the Trademark Agent Examination 2015. Go ahead and register for preparatory course at http://www.ialm.academy/course/expert-certifications-filing-obtaining-trademarks-india/

IALM's Course contents includes the following

Topic-I: Introduction

  • What is Trademark: Good Trademarks /
  • Bad Trademarks?
  • What cannot be trademarked?
  • Who can file Trademark Applications?
  • Trademark Offices in India
  • Classification of Goods and Services

Topic- II: Information gathering

  • Details required & Documents required from the Client

Topic-III: Filing Requirements

  • TM-1, POA & Government Fees
  • Online filing of Trademarks in India
  • Trademark Registration Process
  • Opposition of Trade Marks
  • Registration of Trade Marks
  • Renewal and Removal of Trademarks
  • Rectification of Trademarks

Topic IV: Trademarks Prosecution

  • Examination Reports
  • Reply to Trademark Examination Report
  • Filing Affidavit of Usage
  • Trademark Hearings
  • Approval and Registration of Trademarks

Topic V: Filing Trademark under Madrid Protocol

  • Filing Trademark Application under Madrid Protocol
  • Post Registration
  • Some Recommendations

Topic VI: Miscellaneous Applications

  • Correction and amendment of application
  • Assignment of a trade mark
  • Appeal against decision of registrar
  • Alteration of address in register
  • Restoration of a trade mark

IALM Trademark Preparatory Course includes the following:

  • The preparatory course can be taken from anywhere in India,
  • Being online course you have flexibility to study at your convenient timings;
  • Experienced faculty (20+ years of Trademark experience) to answer your questions over email, chat and phone;
  • Weekly online classes on WebEx to clear any doubts;
  • A printed Trademark Guide book within 4-working days of registration;
  • Past Examination Papers are supplied.

IALM will also provide full guidance and support in filling and submitting Trademark Examination Forms.

Deadline:
The last date for submitting the application is 7th September, 2015.

Contact:
Ms. Megha Khanna
Phone: +91-9643769860

Indian Academy of Law & Management (IALM)
81, National Park, Lajpat Nagar,
New Delhi - 110 024
Email: registrar@ialm.academy.
Website: www.ialm.academy

rss feed img


Law College Events and News Back



Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys