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Protection of Plant Varieties and Farmers Rights Act, 2001


30. Researcher's Rights.-

Nothing contained in this Act shall prevent-

a.     the use of any variety registered under this Act by any person using such variety for conducting experiment or research; and

b.    the use of a variety by any person as an initial source of variety for the purpose of creating other varieties: Provided that the authorisation of the breeder of a registered variety is required where the repeated use of such variety as a parental line is necessary for commercial production of such other newly developed variety.



Protection of Plant Varieties and Farmers Rights Act, 2001 Back




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