Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : REGISTRATION OF DESIGNS View Judgements
  3 Controller and other officers View Judgements
  4 Prohibition of registration of certain designs View Judgements
  5 Application for registration of designs View Judgements
  6 Registration to be in respect of particular article View Judgements
  7 Publication of particulars of registered designs View Judgements
  8 Power of Controller to make orders regarding substitution of application, etc View Judgements
  9 Certificate of registration View Judgements
  10 Register of designs View Judgements
  title CHAPTER III : COPYRIGHT IN REGISTERED DESIGNS View Judgements
  11 Copyright on registration View Judgements
  12 Restoration of lapsed designs View Judgements
  13 Procedure for disposal of applications for restoration of lapsed designs View Judgements
  14 Rights of proprietor of lapsed design which have been restored View Judgements
  15 Requirements before delivery on sales View Judgements
  16 Effect of disclosure on copyright View Judgements
  17 Inspection of registered designs View Judgements
  18 Information as to existence of copyright View Judgements
  19 Cancellation of registration View Judgements
  20 Designs to bind Government View Judgements
  title CHAPTER IV : INDUSTRIAL AND INTERNATIONAL EXHIBITIONS View Judgements
  21 Provisions as to exhibitions View Judgements
  title CHAPTER V : LEGAL PROCEDINGS View Judgements
  22 Piracy of registered design View Judgements
  23 Application of certain provisions of the Act as to patents to designs View Judgements
  title CHAPTER VI : GENERAL View Judgements
  24 Fees View Judgements
  25 Notice of trust not to be entered in registers View Judgements
  26 Inspection of and extracts from registers View Judgements
  27 Privilege of reports of Controller View Judgements
  28 Prohibition and publication of specification, drawings, etc., where application abandoned, etc View Judgements
  29 Power of Controller to correct clerical errors View Judgements
  30 Entry of assignment and transmissions in registers View Judgements
  31 Rectification of register View Judgements
  title CHAPTER VII : POWERS AND DUTIES OF CONTROLLER View Judgements
  32 Powers of Controller in proceedings under Act View Judgements
  33 Exercise of discretionary power by Controller View Judgements
  34 Power of Controller to take directions of the Central Government View Judgements
  35 Refusal to register a design in certain cases View Judgements
  36 Appeals to the High Court View Judgements
  title CHAPTER VIII : EVIDENCE, ETC. View Judgements
  37 Evidence before the Controller View Judgements
  38 Certificate of Controller to be evidence View Judgements
  39 Evidence of documents in patent office View Judgements
  40 Application and notices by post View Judgements
  41 Declaration by infant, lunatic, etc View Judgements
  42 Avoidance of certain restrictive conditions View Judgements
  title CHAPTER IX : AGENCY View Judgements
  43 Agency View Judgements
  title CHAPTER X : POWERS, ETC., OF CENTRAL GOVERNMENT View Judgements
  44 Reciprocal arrangement with the United Kingdom and other convention countries or group of countries or inter-governmental organizations View Judgements
  45 Report of the Controller to be placed before Parliament View Judgements
  46 Protection of security of India View Judgements
  47 Power of Central Government to make rules View Judgements
  title CHAPTER XI : REPEAL AND SAVING View Judgements
  48 Repeal and savings View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon