RULE 14: EXEMPTION FROM PROHIBITION TO USE CERTAIN NAMES, ETC


(1) The Bureau may exempt any name, mark or trade mark, referred to inSec. 12-from the operation thereof if such name, mark or trade mark has been established by or under any law for the time being in force and application has been made to it by any person under sub-rule (2) within a period of six months from the date of commencement of these rules.

(2) Any person claiming an exemption in respect of any name, mark or trade mark under sub-rule (1) may make an application to the Bureau in Form 1.

(3) The Bureau shall cause to maintain a register in which shall be entered all names, marks and trade marks exempted by the Bureau under sub-rule (1).

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