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Trademarks

The Second Schedule

43. Act No. 13, 47(6)
Section 21(1) rule 47(6)
rule Application for extension of time for giving notice of opposition to a trade mark
44. Act No. 10, 154 (2)
Section 18(1), 154(2) rule 25(6), 26, 144, and 145
An application to register a textile trade mark (other than a collective mark or certification trade mark) consisting exclusively of numerals or letters or any combination thereof for a specification of goods or services included in one item of the Fifth Schedule from a convention country u/s
45. Act No. 51 to 53
Section 137 or 148(2), rule 119 and 120
Request for certificate of the Registrar or certified copies of documents
46. Act No. 54
Section 141 rule 124
Request for entry in the register and advertisement of a note of the certificate of validity by the Appellate Board
47. Section 145 and rule 21 Form of Authorisation of Agent in a matter or proceeding under the Act
48. 63, 71 Rule 128(1),135(1) Regulations for governing the use of a rule 128(5) collective trade mark or acertification trade mark or 135(1)
49. Act No. 40,41
rule 91,96,97
Form of request by a registered proprietor or a registered user of a trade mark who has no principal place of business in India, to enter, alter or substitute an address for service in India.
50. Act No. 5
18(2), rule 25(9), 103
A single application under section 18(2) for rule 25(9) registration of a trade mark for goods or services in different classes.
51. Act No. 4
Section 18(2) rule 25(4), 103
A single application u/s 18(2) for registration rule 25(4) of a trade mark from convention country u/s 154(2)
52. Act No. 68
Section 22 rule 104(1)
Proviso Divisional application to section 22
53. Act Nos. 49
rule 24(1)
Request for search
54. Act No. 50
Section 133(1) rule 23
Preliminary advice as to distinctiveness
55. Act No. 56
Section 131, rule 105
Request for extension of time
56. Section 57. rule 127(c), rule 115 Application by registered proprietor of trade 42 mark to strike out goods or services from those for which the trade mark is registered
57. Act No. 59
rule 46
Application for particulars of advertisement of a trade mark
58. Act No. 62
rule 62(3)
Application for duplicate or further copy of certificate of registration
59. Act No. 64
rule 24(3)
Application for search and certificate under Section 45(1) of the Copyright Act, 1957
60. Act No. 69
rule 25(16)
Application by the proprietor of a registered trade mark for the conversion of the specification
61. Act No. 70
Section 43, rule 140(2)
Application for the consent of the Registrar to rule 140(2) the assignment or transmission of certification trade mark
62. Act No. 71
rule 38(1)
Request for expedited examination of an application for the registration of a trade mark under rule 38(1)
63. Act No. 72
Section 63(1), 154(2), Rule 128(1)
Application to register a collective mark for rule 128(1) a specification of goods or services included in a class from convention country under section 154(2)

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