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Protection of Plant Varieties and Farmers Rights Act, 2001


16. Persons who may make application.-

1.     An application for registration under section 14 shall be made by-

a.     any person claiming to be the breeder of the variety; or

b.    any successor of the breeder of the variety; or

c.     any person being the assignee of the breeder of the variety in respect of the right to make such application; or

d.    any farmer or group of farmers or community of farmers claiming to be the breeder of the variety; or

e.     any person authorised in the prescribed manner by a person specified under clauses (a) to (d) to make application on his behalf; or

f.     any university or publicly funded agricultural institution claiming to be the breeder of the variety.

2.     An application under sub-section (1) may be made by any of the persons referred to therein individually or jointly with any other person.



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