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Patents Rules, 2003

Chapter X Restoration of Patents

84. Restoration of patents.

1.     An application for the restoration of a patent under section 60 shall be made in Form 15.

2.     Where the Controller is satisfied that a prima facie case for the restoration of any patent has not been made out, he shall intimate the applicant accordingly and unless the applicant makes a request to be heard in the matter within one month from the date of such intimation, the Controller shall refuse the application.

3.     Where applicant requests for a hearing within the time allowed and the Controller, after giving the applicant such a hearing, is prima facie satisfied that the failure to pay the renewal fees was unintentional, he shall publish the application.







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