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


62. Evidence before Registrar.-

In any proceeding under this Act before the Registrar, evidence shall be given by affidavit:

Provided that the Registrar may, if he thinks fit, take oral evidence in lieu of, or in addition to, such evidence by affidavit



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




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