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


Chapter VIII: Offences, Penalties and Procedure

37. Meaning of applying geographical indications.-

1.     A person shall be deemed to apply a geographical indication to goods who-

a.     applies it to the goods themselves; or

b.    applies it to any package in or with which the goods are sold, or exposed for sale, or had in possession for sale or for any purpose of trade or manufacture; or

c.     places, encloses or annexes any goods which are sold, or exposed for sale, or had in possession for sale or for any purpose of trade or manufacture, in or with any package or other thing to which a geographical indication has been applied; or

d.    uses a geographical indication in any manner reasonably likely to lead to the belief that the goods in connection with which it is used are designated or described by that geographical indication; or

e.     in relation to the goods uses a geographical indication in any sign, advertisement, invoice, catalogue, business letter, business paper, price list or other commercial documents and goods are delivered to a person in pursuance of a request or order m de by reference to the geographical indication as so used.

2.     A geographical indication shall be deemed to be applied to goods whether it is woven in, impressed on, or otherwise worked into, or annexed or affixed to, the goods or to any package or other thing.



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