Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions and interpretation View Judgements
  3 What are not inventions View Judgements
  4 Inventions relating to atomic energy not patentable View Judgements
  5 Omitted View Judgements
  6 Persons entitled to apply for patents View Judgements
  7 Form of application View Judgements
  8 Information and undertaking regarding foreign applications View Judgements
  9 Provisional and complete specifications View Judgements
  10 Contents of specifications View Judgements
  11 Priority dates of claims of a complete specification View Judgements
  11A 1 Publication of applications View Judgements
  11B Request for examination View Judgements
  12 Examination of application View Judgements
  13 Search for anticipation by previous publication and by prior claim View Judgements
  14 Consideration of report of examiner by Controller View Judgements
  15 Power of Controller to refuse or require amended applications in certain cases View Judgements
  16 Power of Controller to make orders respecting division of application View Judgements
  17 Power of Controller to make orders respecting dating of application View Judgements
  18 Powers of Controller in cases of anticipation View Judgements
  19 Powers of Controller in case of potential infringement View Judgements
  20 Powers of Controller to make orders regarding substitution of applicants, etc . View Judgements
  21 Time for putting application in order for grant View Judgements
  22 Omitted View Judgements
  23 Omitted View Judgements
  24 Omitted View Judgements
  24A Omitted View Judgements
  24B Omitted View Judgements
  24C Omitted View Judgements
  24D Omitted View Judgements
  24E Omitted View Judgements
  24F Omitted View Judgements
  25 Opposition to the patent View Judgements
  26 In cases of "obtaining" Controller may treat the patent as the patent of opponent View Judgements
  27 Omitted View Judgements
  28 Mention of inventor as such in patent View Judgements
  29 Anticipation by previous publication View Judgements
  30 Anticipation by previous communication to Government View Judgements
  31 Anticipation by public display, etc View Judgements
  32 Anticipation by public working View Judgements
  33 Anticipation by use and publication after provisional specification View Judgements
  34 No anticipation if circumstances are only as described in sections 29, 30, 31 and 32 View Judgements
  35 Secrecy directions relating to inventions relevant for defence purposes View Judgements
  36 Secrecy directions to be periodically reviewed View Judgements
  37 Consequences of secrecy direction View Judgements
  38 Revocation of secrecy directions and extension of time View Judgements
  39 Residents not to apply for patents outside India without prior permission View Judgements
  40 Liability for contravention of section 35 or section 39 View Judgements
  41 Finality of orders of Controller and Central Government View Judgements
  42 Savings respecting disclosure to Government View Judgements
  43 Grant of patents View Judgements
  44 Amendment of patent granted to deceased applicant View Judgements
  45 Date of patent View Judgements
  46 Form, extent and effect of patent View Judgements
  47 Grant of patents to be subject to certain conditions View Judgements
  48 Rights of patentees View Judgements
  49 Patent rights not infringed when used on foreign vessels etc., temporarily or accidentally in India View Judgements
  50 Rights of co-owners of patents View Judgements
  51 Power of Controller to give directions to co-owners View Judgements
  52 Grant of patent to true and first inventor where it has been obtained by another in fraud of him View Judgements
  53 Term of patent View Judgements
  54 Patents of addition View Judgements
  55 Term of patents of addition View Judgements
  56 Validity of patents of addition View Judgements
  57 Amendment of application and specification before Controller View Judgements
  58 Amendment of specification before Appellate Board or High Court View Judgements
  59 Supplementary provisions as to amendment of application or specification View Judgements
  60 Applications for restoration of lapsed patents View Judgements
  61 Procedure for disposal of applications for restoration of lapsed patents View Judgements
  62 Rights of patentees of lapsed patents which have been restored View Judgements
  63 Surrender of patents View Judgements
  64 Revocation of patents View Judgements
  65 Revocation of patent or amendment of complete specification on directions from Government in cases relating to atomic energy View Judgements
  66 Revocation of patent in public interest View Judgements
  67 Register of patents and particulars to be entered therein View Judgements
  68 Assignments, etc., not to be valid unless in writing and duly executed View Judgements
  69 Registration of assignments, transmissions, etc View Judgements
  70 Power of registered grantee or proprietor to deal with patent View Judgements
  71 Rectification of register by High Court View Judgements
  72 Register to be open for inspection View Judgements
  73 Controller and other officers View Judgements
  74 Patent office and its branches View Judgements
  75 Restriction on employees of patent office as to right or interest in patents View Judgements
  76 Officers and employees not to furnish information, etc View Judgements
  77 Controller to have certain powers of a civil court View Judgements
  78 Power of Controller to correct clerical errors, etc View Judgements
  79 Evidence how to be given and powers of Controller in respect thereof View Judgements
  80 Exercise of discretionary powers by Controller View Judgements
  81 Disposal by Controller of applications for extension of time View Judgements
  82 Definition of "patented articles" and "patentee View Judgements
  83 General principles applicable to working of patented inventions View Judgements
  84 Compulsory licences View Judgements
  85 Revocation of patents by the Controller for non-working View Judgements
  86 Power of Controller to adjourn applications for compulsory licences, etc., in certain cases View Judgements
  87 Procedure for dealing with applications under sections 84 and 85 View Judgements
  88 Powers of Controller in granting compulsory licences View Judgements
  89 General purposes for granting compulsory licences View Judgements
  90 Terms and conditions of compulsory licences View Judgements
  91 Licensing of related patents View Judgements
  92 Special provision for compulsory licences on notifications by Central Government View Judgements
  92A 1 Compulsory licence for export of patented pharmaceutical products in certain exceptional circumstances View Judgements
  93 Order for licence to operate as a deed between parties concerned View Judgements
  94 Termination of compulsory licence View Judgements
  95 Omitted View Judgements
  96 Omitted View Judgements
  97 Omitted View Judgements
  98 Omitted View Judgements
  99 Meaning of use of invention for purposes of Government View Judgements
  100 Power of Central Government to use inventions for purposes of Government View Judgements
  101 Rights of third parties in respect of use of invention for purposes of Government View Judgements
  202 Acquisition of inventions and patents by the Central Government View Judgements
  203 Reference to High Court of disputes as to use for purposes of Government View Judgements
  104 Jurisdiction View Judgements
  104A 1 Burden of proof in case of suits concerning infringement View Judgements
  105 Power of court to make declaration as to non-infringement View Judgements
  106 Power of court to grant relief in cases of groundless threats of infringement proceedings View Judgements
  107 Defences, etc., in suits for infringement View Judgements
  107A 1 Certain acts not to be considered as infringement View Judgements
  108 Reliefs in suit for infringement View Judgements
  109 Right of exclusive licensee to take proceedings against infringement View Judgements
  110 Right of licensee under section 84 to take proceedings against infringement View Judgements
  111 Restriction on power of court to grant damages or account of profits for infringement View Judgements
  112 Omitted View Judgements
  113 Certificate of validity of specification and costs of subsequent suits for infringement thereof View Judgements
  114 Relief for infringement of partially valid specification View Judgements
  115 Scientific advisers View Judgements
  116 Appellate Board View Judgements
  117 Staff of Appellate Board View Judgements
  117A Appeals to Appellate Board View Judgements
  117B Procedure and powers of Appellate Board View Judgements
  117C Bar of jurisdiction of courts, etc View Judgements
  117D Procedure for application for rectification, etc., before Appellate Board View Judgements
  117E Appearance of Controller in legal proceedings View Judgements
  117F Costs of Controller in proceedings before Appellate Board View Judgements
  117G Transfer of pending proceedings to Appellate Board View Judgements
  117H Power of Appellate Board to make rules View Judgements
  118 Contravention of secrecy provisions relating to certain inventions View Judgements
  119 Falsification of entries in register, etc View Judgements
  120 Unauthorised claim of patent rights View Judgements
  121 Wrongful use of words "patent office View Judgements
  122 Refusal or failure to supply information View Judgements
  123 Practice by non-registered patent agents View Judgements
  124 Offences by companies View Judgements
  125 Register of patent agents View Judgements
  126 Qualifications for registration as patent agents View Judgements
  127 Rights of patent agents View Judgements
  128 Subscription and verification of certain documents by patent agents View Judgements
  129 Restrictions on practice as patent agents View Judgements
  130 Removal from register of patent agents and restoration View Judgements
  131 Power of Controller to refuse to deal with certain agents View Judgements
  132 Savings in respect of other persons authorised to act as agents View Judgements
  133 Convention countries View Judgements
  134 Notification as to countries not providing for reciprocity View Judgements
  135 Convention applications View Judgements
  136 Special provisions relating to convention application View Judgements
  137 Multiple priorities View Judgements
  138 Supplementary provisions as to convention applications View Judgements
  139 Other provisions of Act to apply to convention applications View Judgements
  140 Avoidance of certain restrictive conditions View Judgements
  141 Determination of certain contracts View Judgements
  142 Fees View Judgements
  143 Restrictions upon publication of specification View Judgements
  144 Reports of examiners to be confidential View Judgements
  145 Publication of official journal View Judgements
  146 Power of Controller to call for information from patentees View Judgements
  147 Evidence of entries, documents, etc View Judgements
  148 Declaration by infant, lunatic etc View Judgements
  149 Service of notices, etc., by post View Judgements
  150 Security for costs View Judgements
  151 Transmission of orders of courts to Controller View Judgements
  152 Omitted View Judgements
  153 Information relating to patents View Judgements
  154 Loss or destruction of patents View Judgements
  155 Reports of Controller to be placed before Parliament View Judgements
  156 Patent to bind Government View Judgements
  157 Right of Government to sell or use forfeited articles View Judgements
  157A Protection of security of India View Judgements
  157B Protection of security of India View Judgements
  158 Power of High Courts to make rules View Judgements
  159 Power of Central Government to make rules View Judgements
  160 Rules to be placed before Parliament View Judgements
  161 Omitted View Judgements
  162 Repeal of Act 2 of 1911 in so far as it relates to patents and savings View Judgements
  163 Omitted View Judgements
  SCHEDULE I



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