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


80. Fees and surcharge.-

1.     There shall be paid in respect of applications and registrations and other matters under this Act such fees and surcharge as may be prescribed by the Central Government.

2.     Where a fee is payable in respect of the doing of an act by the Registrar, the Registrar shall not do that act until the fee has been paid.

3.     Where a fee is payable in respect of the filing of a document at the Geographical Indications Registry, the document shall be deemed not to have been filed at the registry until the fee has been paid.



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




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