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Designs Rules, 2001

Contents 

Sections

Particulars

 

Notification

Chapter I

Preliminary

1

Short title and commencement

2

Definitions

3

Leaving and serving documents

4

Address for Service

5

Fees

6

Forms

7

Size, etc., of documents

8

Signature and verification of documents specified in sections 5, 12, 19 and 37

9

Agency

10

Classification of Goods

Chapter II

Application for Registration

11

Application

12

Statement of novelty

13

Additional copies of representation or specimens

14

Representation

15

Reciprocity application for the registration of a design

16

Manner in which a claim under sub-section (1) of section 8(1) shall be made

17

Acceptance

18

Objections

19

Decision of Controller

20

Date for appeal

21

Non-completion within six months

22

Publication of the particulars of registered design under section 7

23

Manner of making an application under sub-section (2) of section 11.

24

Restoration of Designs

25

Payment of unpaid extension fee

Chapter III

Marking of Articles

26

Marking of articles before delivery on sale

Chapter IV

Inspections and Searches

27

Inspection of designs

28

Search under section 18

Chapter V

Cancellation

29

Cancellation of registration of designs under section 19

 

General

Chapter VI

Register of Designs

30

Registering designs

31

Alteration of address

32

Registration of documents under sub-section (3) of section 30.

33

Application for entry of subsequent proprietorship

34

Particulars in applications

35

Production of documents of title and other proof

36

Form of entry

37

Entry of notification of documents

38

Hours of inspection of Register

39

Rectification of Register

40

Opposition to rectification

Chapter VII

Certificates

41

Certified copies of documents

42

Form etc. of affidavits

Chapter VIII

Award of Cost by Controller

43

Scale of Costs

Chapter IX

Miscellaneous Powers of Controller

44

Exercise of discretionary power of Controller, miscellaneous power of Controller

45

Controller may require statement

46

General Power of amendment

47

General Power to enlarge time

Chapter X

Repeal

48

Repeal

Schedule

First Schedule

 

Second Schedule

 

Third Schedule

 

Fourth Schedule



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