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Patents Rules, 2003

2. Definitions.

In these rules, unless the context otherwise requires,

a.     "Act" means the Patents Act, 1970 (39 of 1970);

b.    "appropriate office" means the appropriate office of the patent office as specified in rule 4;

c.     "article" includes any substance or material, and any plant, machinery or apparatus, whether affixed to land or not;

d.    "Form" means a Form specified in the Second Schedule;

e.     "Schedule" means Schedule to these rules;

f.     "section" means a section of the Act;

g.    Words and expressions used, but not defined in these rules, shall have the meanings respectively assigned to them in the Act.







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