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Trademarks

The First Schedule

56. On application for extension of time for a month or part thereof under section 131 [not being a time expressly provided in the Act or prescribed by rule 79 or by rule 80(4)] 500.00
57. On application for review of the Registrar's decision under section 127 (c) 2500.00
58. On request to Registrar for particulars of advertisement of a mark under rule 46. 250.00
59. On request for a duplicate or further copy of certificate rule 62(3) 500.00
60. On a counter statement in answer to a notice of opposition in respect of a collective trade mark or a certification trade mark under section 64, 66,73 or 77. 1500.00
61. For search and issue of certificate under rule 24(3). 5000.00
62. On application under sub-section (b) of section 25 of Geographical Indications of Goods (Registration and Protection )Act, 1999 to refuse or invalidate the registration of a trade mark which conflicts with or which contains or consists of a geographical indication identifying goods or class or classes of goods notified under sub-section (2) of section 22 of the said Act. 3000.00
63. On application under sub-section (a) of section 25 of Geographical Indications of Goods (Registration and Protection )Act, 1999 to refuse or invalidate the registration of a trade mark containing or consisting of a geographical indicating not originating in the territory of a country or a region or locality in that territory which the geographical indication indicates. 3000.00
64. Notice of intention to attend hearing under section 64, 66, 73 or 77 in respect of a collective mark or in respect of a certification trade mark, as the case may be. 500.00
65. On a request to divide an application or to divide a single application under proviso to section 22. 1000.00 plus appropriate class fee
66. On application under sub-rule 16 of rule 25 towards inclusion of specification of goods or services in excess of five hundred characters at the time of filing of application as excess space fee. 10.00 per character
67. On application under section 43, rule 140(2) for consent of Registrar to the assignment or transmission of certification trade mark. 1000.00
68. On application under rule 38(1) for the expedited examination of an application for the registration of a trade mark. 12,500.00
69. On application under section 63(1) to register a collective mark of a specification of goods or services included in a class from a convention country under section 154(2). 10,000.00
70. On application under section 71 to register a certification trade mark for a specification of goods or services included in class from a convention country under section 154(2). 10,000.00

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