AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Geographical Indications of Goods (Registration and Protection) Act, 1999


24. Prohibition of assignment or transmission, etc.-

Notwithstanding anything contained in any law for the time being in force, any right to a registered geographical indication shall not be the subject matter of assignment, transmission, licensing, pledge , mortgage or any such other agreement: Provided that on the death of an authorised user his right in a registered geographical indication shall devolve on his successor in title under the law for the time being in force.



Geographical Indications of Goods (Registration and Protection) Act, 1999 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