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Protection of Plant Varieties and Farmers Rights Act, 2001


46. Framing schemes, etc.-

1.     The Central Government shall, for the purposes of section 41 and clause (d) of sub-section (2) of section 45, frame, by notification in the Official Gazette, one or more schemes.

2.     In particular, and without prejudice to the generality of the provisions of sub-section (1), the scheme may provide for all or any of the following matters, namely:-

a.     the registration of the claims for the purposes of section 41 under the scheme and all matters connected with such registration;

b.    the processing of such claims for securing their enforcement and matters connected therewith;

c.     the maintenance of records and registers in respect of such claims;

d.    the utilisation, by way of disbursal (including apportionment) or otherwise, of any amounts received in satisfaction of such claims;

e.     the procedure for disbursal or apportionment by the Authority in the event of dispute regarding such claims;

f.     the utilisation of benefit sharing for the purposes relating to breeding, discovery or development of varieties;

g.    the maintenance and audit of accounts with respect to the amounts referred to in clause (d).



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