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Patents Rules, 2003

131. Form and manner in which statements required under section 146(2) to be furnished.

1.      The statements shall be furnished by every patentee and every licensee under sub-section (2) of section 146 in Form 27 which shall be duly verified by the patentee or the licencee or his authorised agent.

2.      The statements referred to in sub-rule (1) shall be furnished in respect of every calendar year within three months of the end of each year.

3.      The Controller may publish the information received by him under subsection (1) or sub-section (2) of section 146.







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