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Patents Rules, 2003

The Third Schedule

Form of Patent

{See Rule 74]

Government of India

The Patent Office

No ___________________of ________________________20 _______________

Whereas________________________ has declared that he is in possession of an invention for ______________and that he is the ________________________true and first inventor thereof (or the legal representative or assignee of the true and the first inventor) and that be is entitled to a patent for the said invention, having regard to the provisions of the Patents Act. 1970, as amended and that there IS DO objection to the grant of a patent to him;

And whereas he has, by an application, requested that a patent may be granted to him for the said invention;

And whereas he has by and in his complete specification particularly described the said invention and the manner in which the same 1S to be performed;

Now, these presents that the above-said applicant (including his legal representatives and assignees or any of them) shall, subject to the provisions of the Patents Act, 1970, as amended and the conditions specified in section 47 of the said Act, and to the conditions and provisions specified by any other law for the time being in force, have the exclusive right to prevent third parties from making, using, offering for sale, selling or importing patented product in India/using the process in India and offering for sale, selling or importing for those purposes the product obtained directly by that process in India, for a term of twenty years from the __________________________day of _____________20 __________and of authorizing any other person to do so, subject to the conditions that the validity of this patent is not guaranteed and that the fee prescribed for the continuance of this patent are duly paid.

In witness thereof, the Controller has caused this patent to be sealed as of the ______________day of___________ 20_____________

Controller of Patents,

Date of Sealing_______________________________

Note: The fees for renewal of this patent, if it is to be maintained, will fall due on___________ day of______________ 20__________ and on the same day in every year thereafter.







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