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Trademarks

The Second Schedule

64. Act No. 73
Section 154(2), rule 25(8)(b), 135(1)
Application under section 71 to register a Certification trade mark for a specification of goods or services included in a class from convention country under section 154(2)
65. Act No. 83
Section 18(2),63(1). rule 25(17(a),103, 128(1)
ingle application for registration of a collective trade mark for different classes of goods or services
66. Act No. 84
Section 18(2), 63(1), 154(2), rule 25(17)(b), 103,128(1)
Single application for registration of a collective trade mark for different classes of goods or services from a convention country under section 154(2
67. Act No. 85
Section 18(2), 71
Single application for registration of a certifi- cation trade mark for different classes of goods or services
68. Act No. 86, 71 Section 18(2), 71, 154(2), Single application for registration of a certifiation trade mark for different classes of goods or services from a convention country under section 154(2).
69. Act No. 74 Section 137, 148. rule 8(2)( c), Provision to rule 119 proviso Request for expedited certificate of the Registrar or certified copies of documents
70. Act No. 75
rule 8 (2)(c) Provision to rule 24(1).
Proviso to Request for expedited search in respect of one class
71. Act No. 76
rule 8(2)(c ), 24(5)
Request for expedited search certificate under section 45(1) of the Copyright Act,1957
72. Act No. 66
Section Section 25(a), rule 74(2)
Request to refuse or invalidate a trade mark Of Geogra- Consisting of a geographical indication. phical Indi- cations of . Goods (Registration and Protection)Act, 1999, rule 74(2) of Geographical Indications Goods Rules, 2001 and rule 102 of Trade Marks Rules, 2001
73. Act No. 65
Section 25(b), rule 75(2)
Request to refuse or invalidate a trade mark of Geogra- conflicting with or containing or consisting phical Indi- of a geographical indication notified under cations of sub-section (2) of section 22 of the Goods Geographical Indications of Goods (Regi- (Registration stration and Protection)Act,1999 and Protection)Act, 1999, rule 75(2) of Geographical Indications Goods Rules and rule 102 of Trade Marks Rules, 2001
74. Act Nos. 87
rule 32
Request for search and issuance of certificate under rule 32
75. Act No. 77
rule 153
Application for registration as a trade mark agen
76. Act No. 80
rule 159
Application for restoration of the name of person to the register of trade marks agents
77. Act No. 81 rule 160 Application for the alteration of an entry in the Register of Trade Marks Agents.

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