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Patents Rules, 2003

Chapter IV Publication and Examination of Applications

24. Publication of application.

The period for which an application for patent shall not ordinarily be open to public under sub-section (1) of section 11A shall be eighteen months from the date of filing of application or the dale of priority of the application, whichever is earlier

Provided that the period within which the Controller shall publish the application in the journal shall ordinarily be one month from the date of expiry of said period, or one month from the date of request for publication under rule 24A.







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