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Protection of Plant Varieties and Farmers Rights Act, 2001


67. Opinion of scientific adviser.-

1.     When the court has to form an opinion upon any question of fact or a scientific issue, such court may appoint an independent scientific adviser to suggest it or to inquire into and report upon the matter to enable i to form the desired opinion.

2.     The scientific adviser may be paid such remuneration of expenses as the court may fix. Offences, penalties and procedure



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