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Protection of Plant Varieties and Farmers Rights Act, 2001


65. Suit for infringement, etc.-

1.     No suit-

a.     for the infringement of a variety registered under this Act; or

b.    relating to any right in a variety registered under this Act, shall be instituted in any court inferior to a District Court having jurisdiction to try the suit.

2.     For the purposes of clauses (a) and (b) of sub-section (1), "District Court having jurisdiction" shall mean the District Court within the local limits of whose jurisdiction the cause of action arises.



Protection of Plant Varieties and Farmers Rights Act, 2001 Back




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