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Semiconductor Integrated Circuits Layout-Design Act, 2000

50. Registrar to refer certain disputes to the Board.

If any question arises in any proceedings before Registrar, whether a layout-design has been commercially exploited for more than two years anywhere in a convention country for the purpose of registration of such layout-design under this Act, the Registrar shall refer such question to the Appellate Board, and the decision of the Board thereon shall be final.



Semiconductor Integrated Circuits Layout Design Act, 2000 Back




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