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Protection of Plant Varieties and Farmers Rights Act, 2001


Chapter X Infringement, Offences, Penalties and Procedure Infringement

64. Infringement.-

Subject to the provisions of this Act, a right established under this Act is infringed by a person-

a.     who, not being the breeder of a variety registered under this Act or a registered agent or a registered licensee of that variety, sells, exports, imports or produces such variety without the permission of its breeder or within the scope of a registered licence or registered agency without permission of the registered licensee or registered agent, as the case may be;

b.    who uses, sells, exports, imports or produces any other variety giving such variety, the denomination identical with or deceptively similar to the denomination of a variety registered under this Act in such manner as to cause confusion in the mind of general people in identifying such variety so registered.



Protection of Plant Varieties and Farmers Rights Act, 2001 Back




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