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

Semiconductor Integrated Circuits Layout-Design Act, 2000


87. Documents open to public inspection.

1.     Save as otherwise provided in sub-section (4) of section 25,

a.     the register and any document upon which any entry in the register is based;

b.    every notice of opposition to the registration of a layout-design application for rectification before the Registrar, counter-statement thereto, and any affidavit or document filed by the parties in any proceedings before the Registrar; and

c.     the indexes mentioned in section 86 and such other documents as the Central Government may, by notification in the Official Gazette, specify; shall, subject to such conditions as may be prescribed, be open to public inspection at the Semiconductor Integrated Circuits Layout-Design Registry.

2.     Any person may, on an application to the Registrar and on payment of such fees as may be prescribed, obtain a certified copy of any entry in the register or any document referred to in sub-section (1).



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