Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Prescribed particulars View Judgements
  4 Appropriate office View Judgements
  5 Address for service View Judgements
  6 Leaving and serving documents View Judgements
  7 Fees View Judgements
  8 Forms View Judgements
  9 Size etc., of documents View Judgements
  10 Signature and verification of documents View Judgements
  title CHAPTER II : APPLICATIONS FOR PATENTS View Judgements
  11 Period within which proof of the right to make the application shall be furnished View Judgements
  12 Order of recording applications View Judgements
  13 Statement and undertaking regarding foreign applications View Judgements
  14 Specifications View Judgements
  15 Amendments to specifications View Judgements
  16 Drawings View Judgements
  17 [ Size of paper, etc. on which drawings shall be furnished [1] View Judgements
  18 Particulars of drawings View Judgements
  19 Further particulars about drawings View Judgements
  20 Models View Judgements
  20A Definitions View Judgements
  20B Appropriate office in relation to international applications View Judgements
  20C International applications filed with Patent Office as receiving office View Judgements
  20D International applications designating or designating and electing India View Judgements
  20E Filing of priority Documents View Judgements
  20F Effect of non-compliance with certain requirements View Judgements
  20G The requirements under this Chapter to be supplemental to the Regulations, etc., under the Treaty View Judgements
  title CHAPTER III : EXAMINATION OF APPLICATIONS View Judgements
  21 Procedure in case of anticipation by prior publication View Judgements
  22 Procedure in case of anticipation by prior claiming View Judgements
  23 Amendment of the complete specification in case of anticipation View Judgements
  24 Extension of period specified in rules 22 and 23 View Judgements
  25 Form of reference to another specification View Judgements
  26 Procedure in case of potential infringement View Judgements
  27 Form of reference to another patent.-Where the Controller directs that a reference to another patent shall be inserted in the applicant's complete specification under sub-section (1) of section 19 such reference shall be inserted after the claims in the following form, namely View Judgements
  28 omitted View Judgements
  29 Manner in which a claim under section 20(1) shall be made View Judgements
  30 Manner in which a request may be made View Judgements
  31 Manner of application under section 20(5) View Judgements
  32 Numbering of applications on acceptance of the complete specification View Judgements
  33 Inspection of application, specification, etc View Judgements
  33A Filling of application View Judgements
  33B The application for grant of exclusive marketing right [1] View Judgements
  33C Controller to refer application [1] View Judgements
  33D Report of Examiner View Judgements
  33E Notifying of grant or refusal of exclusive marketing rights [1] View Judgements
  33F Personal documents, etc. in relation to inventions View Judgements
  33G Appropriate tests View Judgements
  33H Form for grant of exclusive marketing rights View Judgements
  33-I Application for compulsory license to sell or distribute or for revocation of exclusive marketing rights View Judgements
  33-J When a prima-facie case is not made out View Judgements
  33K Notice of opposition against grant of compulsory license or revocation of exclusive marketing rights View Judgements
  33L Manner of advertisement of the order for revocation of exclusive marketing rights View Judgements
  33M Application for the revision of the terms and conditions of a license View Judgements
  33N Procedure to be followed in case of application under rule 33M View Judgements
  33-O Reference to public interest View Judgements
  33P Register of exclusive marketing rights View Judgements
  title CHAPTER IV : OPPOSITION TO GRANT OF PATENT View Judgements
  34 Manner of application for extension of time under section 25(1) View Judgements
  35 Filing of notice of opposition View Judgements
  36 Written statement of opposition View Judgements
  37 Time for filing reply statement View Judgements
  38 Omitted View Judgements
  39 Omitted View Judgements
  40 Reply evidence by opponent View Judgements
  41 Further evidence to be left with the leave of the Controller View Judgements
  42 Number of copies to be supplied of documents View Judgements
  43 Extension of time View Judgements
  44 Hearing View Judgements
  45 Determination of costs View Judgements
  46 Time within which complete specification is to be amended under section 27 View Judgements
  47 Procedure to be followed View Judgements
  48 Extension of time View Judgements
  49 Manner of request under section 28(2) View Judgements
  50 Manner of making a claim under section 28(3) View Judgements
  51 Form of application to be made under sub-section (7) of section 28 View Judgements
  52 Procedure for the hearing of claim or an application under Section 28 View Judgements
  53 Mention of inventor View Judgements
  title CHAPTER V : SECRECY DIRECTIONS View Judgements
  54 Communication of result of reconsideration under section 36(2) View Judgements
  55 Extension of time on revocation of secrecy directions under section 38 View Judgements
  title CHAPTER VI : SEALING OF PATENTS View Judgements
  56 Sealing of patents View Judgements
  57 Form of Patent View Judgements
  58 Amendment of patent under section 44 View Judgements
  59 Manner of applying for directions under section 51(1) View Judgements
  60 Manner of application under section 51(2) View Judgements
  61 Procedure for the hearing of proceedings under section 51 View Judgements
  62 Manner of request under section 52(2) View Judgements
  63 Renewal fees View Judgements
  64 Omitted View Judgements
  title CHAPTER VII : AMENDMENT OF APPLICATIONS AND SPECIFICATIONS View Judgements
  65 Amendment of application or specification View Judgements
  66 Preparation of amended specifications, etc View Judgements
  67 Advertisement of the amendments allowed View Judgements
  title CHAPTER VIII : RESTORATION OF PATENTS View Judgements
  68 Restoration of patents View Judgements
  69 Opposition to restoration View Judgements
  70 Payment of unpaid renewal fees View Judgements
  title CHAPTER IX : SURRENDER OF PATENTS View Judgements
  71 Surrender of patents View Judgements
  title CHATER X : REGISTER OF PATENTS View Judgements
  72 Register of patents View Judgements
  73 Registration of documents under section 68 View Judgements
  74 Registration of title and interest in patents View Judgements
  75 Presentation of assignment, etc., patent to Controller View Judgements
  76 Registration of title or interest in a patent View Judgements
  77 Entry of renewal fee View Judgements
  78 Alteration of address View Judgements
  79 Inspection of register of patents and fees payable there for View Judgements
  title CHAPTER XI : COMPULSORY LICNECES ENDORSEMENT OF PATENTS WITH THE WORDS View Judgements
  80 Application for compulsory licence etc View Judgements
  81 When a prima facie case is not made out View Judgements
  82 Notice of opposition under section 92(2) View Judgements
  83 Manner of application under section 88(2) View Judgements
  84 Manner of applying under Section 88(4) View Judgements
  85 Manner of advertisement of the revocation order View Judgements
  86 Application under section 93(5) View Judgements
  87 Procedure to be followed in case of applications under Section 93(5) View Judgements
  title CHAPTER XII : SCIENTIFIC ADVISERS View Judgements
  88 Roll of Scientific Advisers View Judgements
  89 Manner of application for inclusion in the roll of scientific advisers View Judgements
  90 Inclusion of the name of any other person in the roll of scientific advisers View Judgements
  91 Power to relax View Judgements
  92 Removal of a names from the roll of scientific advisers View Judgements
  title CHAPTER XIII : PATENT AGENTS View Judgements
  93 Particulars to be contained in the register of patent agents View Judgements
  94 Application for registration of patent agents View Judgements
  95 Particulars of the qualification examination for patent agents View Judgements
  96 Registration of patent agents View Judgements
  97 Details to be included in an application for the registration of a patent agent View Judgements
  98 Registration of patent agents under section 126(2) View Judgements
  99 Disqualification's for registration as a patent agent View Judgements
  100 Payment of fees View Judgements
  101 Deletion of a name from the register of patent agents View Judgements
  102 Restoration of names of persons removed from the register of patent agents View Judgements
  103 Alteration of names etc. in the register of patent agents View Judgements
  104 Refusal to recognize as patent agent View Judgements
  105 Publication of the names of patent agents, registered under the Act View Judgements
  title CHAPTER XIV : MISCELLANEOUS View Judgements
  106 Address of all communications View Judgements
  107 Correction of clerical errors View Judgements
  108 Manner of advertisement of the proposed correction of any error View Judgements
  109 Manner and time of opposition to the making of corrections View Judgements
  110 Notification of corrections View Judgements
  111 Form etc., of affidavits View Judgements
  112 Exhibits View Judgements
  113 Directions not otherwise prescribed View Judgements
  114 Exercise of discretionary power by the Controller View Judgements
  115 Application for review of decisions or setting aside of orders of the Controller View Judgements
  116 Manner of payment of compensation View Judgements
  117 Form and manner in which statement required under section 146 (2) to be furnished View Judgements
  118 Form of application for the issue of a duplicate patent View Judgements
  119 Supply of certified copies and certificates View Judgements
  120 Request for information under section 153 View Judgements
  121 Agency View Judgements
  122 Scale of costs View Judgements
  123 Powers of Controller generally View Judgements
  124 Power to extent time prescribed View Judgements
  125 Hearing before the Controller to be in Public in certain cases View Judgements
  126 Repeal and Amendment of the Indian Patents and Designs Rules, 1933 View Judgements
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III
  SCHEDULE IV
  SCHEDULE V



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