AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Protection of Plant Varieties and Farmers Rights Act, 2001


40. Certain information to be given in application for registration.-

1.     A breeder or other person making application for registration of any variety under Chapter III shall disclose in the application the information regarding the use of genetic material conserved by any tribal or rural families in the breeding or development of such variety.

2.     If the breeder or such other person fails to disclose any information under sub-section (1), the Registrar may, after being satisfied that the breeder or such person has willfully and knowingly concealed such information, reject the application for registration.



Protection of Plant Varieties and Farmers Rights Act, 2001 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys