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Semiconductor Integrated Circuits Layout-Design Act, 2000

Chapter VIII Appellate Board

32. Establishment of Layout-Design Appellate Board.

The Central Government shall, by notification in the Official Gazette, establish an Appellate Board to be known as the Layout-Design Appellate Board to exercise the jurisdiction, powers and authority conferred on it by or under this Act.



Semiconductor Integrated Circuits Layout-Design Act, 2000 Back




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