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Patents Rules, 2003

36. Manner of application under section 20(5).

1.      An application under sub-section (5) of section 20 shall be made in Form 6 in duplicate and shall be accompanied by a statement setting out fully the facts upon which the applicant relies and the directions which he seeks.

2.      A copy of the application and statement shall be sent by the Controller to every other joint applicant.







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