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

Patents Rules, 2003

47. Application for compulsory licence to sell or distribute or for revocation of exclusive marketing rights.

     An application to the Controller for the grant of compulsory licence under section 84, section 85, of section 92 as modified by section 24C, shall be in Form 18 or as the case may be, in Form 20, to be modified as deemed necessary. Except in the case of an application made by the central Government, the application shall set out the nature of the applicant's interest and the terms and conditions of the licence to which the applicant is willing to accept.

     For the purpose of sub-section (6) of section 84, as modified by section 24C, the controller may call for statements and evidences from the applicant.

3.      On receiving an order from the Controller, the applicant shall furnish the statement and evidence within a period of three months from the date of the order of the Controller.







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