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Bureau of Indian Standard Act, 1986

11. Prohibition of improper use of Standard Mark.-

(1) No person shall use, in relation to any article or process, or in the title of any patent, or in any trade mark or design the Standard Mark or any colourable imitation thereof except under a licence.

(2) No Person shall, notwithstanding that he has been granted a licence, use in relation to any article or process the Standard Mark or any colourable imitation thereof un less such article or process conforms to the Indian Standard.



Bureau of Indian Standard Act, 1986 Back




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