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Patents Act, 1970


22. Acceptance of complete specification

Subject to the provisions of section 21, the complete specification filed in pursuance of an application for a patent may be accepted by the Controller at any time after the applicant has complied with the requirements mentioned in sub-section (1) of that section, and, if not so accepted within the period allowed under that section for compliance with those requirements, shall be accepted as soon as may be thereafter.,

PROVIDED that the applicant may make an application to the Controller in the prescribed manner requesting him to postpone acceptance until such date not being later than eighteen months from the date on which the objections referred to in sub-section (1) of section 21 are forwarded to the applicant as may be specified in the application, and, if such application is made, the Controller may postpone acceptance accordingly.



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