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

Patents Rules, 2003

70. Mention of inventor. —

Any mention of the inventor under sub-section (1) of section 28 shall be made in the relevant documents in the following form namely:—

"The inventor of this invention/substantial part of this invention within the meaning of section 28 of the Patents Act, 1970, is…… ................of…………. ".







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