for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section
Section Title
  INTRODUCTION
  RULE 1: SHORT TITLE AND COMMENCEMENT
  RULE 2: DEFINITIONS
  RULE 3: LEAVING AND SERVING DOCUMENTS.
  RULE 4: ADDRESS FOR SERVICE
  RULE 5: FEES
  RULE 6: FORMS
  RULE 7: SIZE, ETC., OF DOCUMENTS
  RULE 8: SIGNATURE AND VERIFICATION OF DOCUMENTS SPECIFIED IN SECTIONS 5, 12, 19 AND 37
  RULE 9: AGENCY
  RULE 10: CLASSIFICATION OF GOODS
  RULE 11: APPLICATION
  RULE 12: STATEMENT OF NOVELTY
  RULE 13: ADDITIONAL COPIES OF REPRESENTATION OR SPECIMENS
  RULE 14: REPRESENTATION
  RULE 15: RECIPROCITY APPLICATION FOR THE REGISTRATION OF A DESIGN
  RULE 16: MANNER IN WHICH A CLAIM UNDER SUB SUB--SECTION (1) OF SECTION 8 SHALL BE MADE
  RULE 17: ACCEPTANCE
  RULE 18: OBJECTIONS
  RULE 19: DECISION OF CONTROLLER
  RULE 20: DATE FOR APPEAL
  RULE 21: NON-COMPLETION WITHIN SIX MONTHS
  RULE 22: PUBLICATION OF THE PARTICULARS OF REGISTERED DESIGN UNDER SECTION 7
  RULE 23: MANNER OF MAKING AN APPLICATION UNDER SUB-SECTION (2) OF SECTION 11
  RULE 24: RESTORATION OF DESIGNS
  RULE 25: PAYMENT OF UNPAID EXTENSION FEE
  RULE 26: MARKING OF ARTICLES BEFORE DELIVERY ON SALE
  RULE 27: INSPECTION OF DESIGNS
  RULE 28: SEARCH UNDER SECTION 18
  RULE 29: CANCELLATION OF REGISTRATION OF DESIGNS UNDER SECTION 19
  RULE 30: REGISTERING DESIGNS
  RULE 31: ALTERATION OF ADDRESS
  RULE 32: REGISTRATION OF DOCUMENTS UNDER SUB-SECTION (3) OF SECTION 30
  RULE 33: APPLICATION FOR ENTRY OF SUBSEQUENT PROPRIETORSHIP
  RULE 34: PARTICULARS IN APPLICATIONS
  RULE 35: PRODUCTION OF DOCUMENTS OF TITLE AND OTHER PROOF
  RULE 36: FORM OF ENTRY
  RULE 37: ENTRY OF NOTIFICATION OF DOCUMENTS
  RULE 38: HOURS OF INSPECTION OF REGISTER
  RULE 39: RECTIFICATION OF REGISTER
  RULE 40: OPPOSITION TO RECTIFICATION
  RULE 41: CERTIFIED COPIES OF DOCUMENTS
  RULE 42: FORM, ETC., OF AFFIDAVITS
  RULE 43: SCALE OF COSTS
  RULE 44: EXERCISE OF DISCRETIONARY POWER OF CONTROLLER, MISCELLANEOUS POWER OF CONTROLLER
  RULE 45: CONTROLLER MAY REQUIRE STATEMENT
  RULE 46: GENERAL POWER OF AMENDMENT
  RULE 47: GENERAL POWER TO ENLARGE TIME
  RULE 48: REPEAL



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