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Patents Rules, 2003

Chapter VIII Grant of Patents

73. Sealing of patents.

     A request for the sealing of a patent under sub-section (1) of section 43 shall be made in Form 9.

2.      The period within which a request for the sealing of a patent may be made under clause (a) of the proviso to sub-section (2) of section 43 shall be two months after the final determination to the proceeding referred to in that clause.

3.      An application under sub-section (3) of section 43 shall be made in Form 4.







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