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

Designs Act, 1911

52. Provisions as to exhibitions

The exhibition of a design or of any article to which a design is applied at an industrial or other exhibition to which the provisions of this section have been extended by the Central Government by notification in the Official Gazette or the publication of a description of the design during the period of the holding of the exhibition or the exhibition of the design or the article or the publication of a description of the design by any person elsewhere during or after the period of the holding of the exhibition without the privity or consent of the proprietor shall not prevent the design from being registered or invalidate the registration thereof :

Provided that -

(a) the exhibitor exhibiting the design or article or publishing a description of the design gives to the Controller previous notice in the prescribed form; and

(b) the application for registration is made within six months from the date of first exhibiting the design or article or publishing a description of the design.



Design Act, 1911 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