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


7. Part A and Part B of the Register.-

1.     The register referred to in Section 6 shall be divided into two Parts called respectively Part A and B.

2.     The particulars relating to the registration of the geographical indication shall be incorporated and form part of Part A of the register in the prescribed manner.

3.     The Particulars relating to the registration of the authorised user shall be incorporated and form part of Part B of the register in the prescribed manner.



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




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