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

Semiconductor Integrated Circuits Layout-Design Act, 2000


61. Exemption of certain persons employed in ordinary course of business.

Where a person accused of an offence under section 56 provesó

a.     that in the case which is the subject of the charge he was so employed that it relates to the duty of his employment, and was not interested in the profit accruing from such commission of offence except the duty of his employment; and

b.    that, having taken all reasonable precautions against committing the offence charged, he had, at the time of commission of the alleged offence, no reason to suspect the genuineness of the registered layout-design or a semiconductor integrated circuit in which such layout-design is incorporated; and

c.     that, on demand made by or on behalf of the prosecutor, he gave all the information in his power with respect to the commission of such offence, he shall be acquitted.



Semiconductor Integrated Circuits Layout-Design Act, 2000 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