AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Patents Rules, 2003

45. Appropriate tests.

The appropriate tests conducted on or after the 1st day of January 1995 and referred to in section 24B shall be the tests either the whole or a part of which had been conducted for the purposes of this Chapter.







Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys