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

Patents Rules, 2003

50. Manner of advertisement of the order for revocation of exclusive marketing rights-

The Controller shall advertise, in the Official Gazette, the order made by him under subsection (3) of section 85 as modified by 86ction 24C, for revoking exclusive marketing rights to sell or distribute the article or substance.







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