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
  title CHAPTER II : APPLICATION FOR PATENTS View Judgements
  10 Period within which proof of the right under section 7(2) to make the application shall be furnished View Judgements
  11 Order of recording applications View Judgements
  12 Statement and undertaking regarding foreign applications View Judgements
  13 Specifications View Judgements
  14 Amendments to specifications View Judgements
  15 Drawings View Judgements
  16 Models View Judgements
  title CHAPTER III : INTERNATIONAL APPLICATIONS UNDER PATENT COOPERATION View Judgements
  17 Definitions View Judgements
  18 Appropriate office in relation to international applications View Judgements
  19 International applications filed with appropriate office as receiving office View Judgements
  20 International applications designating or designating and electing India View Judgements
  21 Filing of priority document View Judgements
  22 Effect of non-compliance with certain requirements View Judgements
  23 The requirements under this Chapter to be supplemental of the regulations, etc., under the Treaty View Judgements
  title CHAPTER IV : PUBLICATION AND EXAMINATION OF APPLICATIONS View Judgements
  24 Publication of application View Judgements
  24A Request for publication View Judgements
  24B Examination of application View Judgements
  25 Identification of published applications View Judgements
  26 Request for withdrawal View Judgements
  27 Inspection and supply of published documents View Judgements
  28 Procedure in case of anticipation by prior publication View Judgements
  28A Procedure in relation to consideration of report of examiner under section 14 [1] View Judgements
  29 Procedure in case of anticipation by prior claiming View Judgements
  30 Amendment of the complete specification in case of anticipation View Judgements
  31 Form of reference to another specification View Judgements
  32 Procedure in case of potential infringement View Judgements
  33 Form of reference to another patent View Judgements
  34 Manner in which a claim under section 20(1) shall be made View Judgements
  35 Manner in which a request may be made under section 20(4) View Judgements
  36 Manner of application under section 20(5) View Judgements
  37 Numbering of applications on the grant of patent View Judgements
  38 Omitted View Judgements
  title CHAPTER V : EXCLUSIVE MARKETING RIGHTS View Judgements
  39 Section 39 to Section 54 Omitted View Judgements
  40 The application for grant of exclusive marketing right View Judgements
  41 Controller to refer application View Judgements
  42 Report of examiner View Judgements
  43 Notifying of grant or refusal of exclusive marketing rights View Judgements
  44 Personal documents, etc. in relation to inventions View Judgements
  45 Appropriate tests View Judgements
  46 Form for grant of exclusive marketing rights View Judgements
  47 Application for compulsory licence to sell or distribute or for revocation of exclusive marketing rights View Judgements
  48 When a prima facie case is not made out View Judgements
  49 Notice of opposition against grant of compulsory licence or revocation of exclusive marketing rights View Judgements
  50 Manner of advertisement of the order for revocation of exclusive marketing rights View Judgements
  51 Application for the revision of the terms and conditions of a licence View Judgements
  52 Procedure to be followed in case of application under rule 51 View Judgements
  53 References to public interest View Judgements
  54 Register of exclusive marketing rights View Judgements
  55 [Opposition to the patent] [1] View Judgements
  55A Filing of notice of opposition View Judgements
  56 Constitution of Opposition Board and its proceeding View Judgements
  57 Filing of written statement of opposition and evidence View Judgements
  58 Filing of reply statement and evidence View Judgements
  59 Filing of reply evidence by opponent View Judgements
  60 Further evidence to be left with the leave of the Controller View Judgements
  61 Copies of documents to be supplied View Judgements
  62 Hearing View Judgements
  63 Determination of costs View Judgements
  63A Request made under section 26(1) [1] View Judgements
  64 omitted View Judgements
  65 omitted View Judgements
  66 Form of making a request under section 28(2) View Judgements
  67 Form of making a claim under section 28(3) View Judgements
  68 Form of application to be made under section 28(7) View Judgements
  69 Procedure for the hearing of claim or an application under section 28 View Judgements
  70 Mention of inventor View Judgements
  title CHAPTER VII : SECRECY DIRECTIONS View Judgements
  71 Permission for making patent application outside India under section 39(1) View Judgements
  72 Communication of result of reconsideration under section 36(2) View Judgements
  73 Omitted View Judgements
  74 Form of patent View Judgements
  74A Inspection of documents related to grant of patent [1] View Judgements
  75 Amendment of patent under section 44 View Judgements
  76 Manner of applying for direction under section 51(1) View Judgements
  77 Manner of application under section 51(2) View Judgements
  78 Procedure for the hearing of proceedings under section 51 View Judgements
  79 Request under section 52(2) View Judgements
  80 Renewal fees under section 53 View Judgements
  title CHAPTER IX : AMENDMENT OF APPLICATION, SPECIFICATION OR ANY DOCUMENT RELATING THERETO View Judgements
  81 Amendment of application, specification or any document relating thereto View Judgements
  82 Preparation of amended specifications, etc View Judgements
  83 Publication of the amendment allowed View Judgements
  title CHAPTER X : RESTORATION OF PATENTS View Judgements
  84 Restoration of patents View Judgements
  85 Opposition to restoration under section 61 View Judgements
  86 Payment of unpaid renewal fees View Judgements
  title CHAPTER XI : SURRENDER OF PATENTS View Judgements
  87 Surrender of Patents View Judgements
  title CHAPTER XII : REGISTER OF PATENTS View Judgements
  88 Register of patents under section 67 View Judgements
  89 Registration of documents under section 68 View Judgements
  90 Registration of title and interest in patents View Judgements
  91 Presentation of assignment, etc. of patent to Controller View Judgements
  92 Registration of title or interest in a patent View Judgements
  93 Entry of renewal fee View Judgements
  94 Alteration of address View Judgements
  95 Inspection of register of patents under section 72 and fees payable therefor View Judgements
  title CHAPTER XIII : COMPULSORY LICENCE AND REVOCATION OF PATENT View Judgements
  96 Application for compulsory licence etc View Judgements
  97 When a prima facie case is not made out View Judgements
  98 Notice of opposition under section 87(2) View Judgements
  99 Manner of publication of the revocation order View Judgements
  100 Application under section 88(4) View Judgements
  101 Procedure to be followed in case of applications under section 88(4) View Judgements
  102 Application for termination of compulsory licence under section 94 View Judgements
  title CHAPTER XIV : SCIENTIFIC ADVISERS View Judgements
  103 Roll of scientific advisers View Judgements
  104 Manner of application for inclusion in the roll of scientific advisers View Judgements
  105 Inclusion of the name of any other person in the roll of scientific advisers View Judgements
  106 Power to relax View Judgements
  107 Removal of names from the roll of scientific advisers View Judgements
  title CHAPTER XV : PATENT AGENTS View Judgements
  108 Particulars to be contained in the register of patent agents View Judgements
  109 Application for registration of patent agents View Judgements
  110 Particulars of the qualifying examination for patent agents View Judgements
  111 Registration of patent agents View Judgements
  111A Issue of duplicate certificate of patent agents [1] View Judgements
  112 Details to be included in an application for the registration of a patent agent View Judgements
  113 Registration of patent agents under section 126(2) View Judgements
  114 Disqualifications for registration as a patent agent View Judgements
  115 Payment of fees View Judgements
  116 Removal of a name from the register of patent agents View Judgements
  117 Restoration of name of persons removed from the register of patent agents View Judgements
  118 Alteration of names etc. in the register of patent agents View Judgements
  119 Refusal to recognise as patent agent View Judgements
  120 Publication of the names of patent agents, registered under the Act View Judgements
  title CHAPTER XVI : MISCELLANEOUS View Judgements
  121 Period within which copies of specification etc are to be filed View Judgements
  121A Address of Communications [1] View Judgements
  122 Correction of clerical errors View Judgements
  123 Manner of advertisement of the proposed correction of any error View Judgements
  124 Manner and time of opposition to the making of corrections View Judgements
  125 Notification of corrections View Judgements
  126 Form, etc. of affidavits View Judgements
  127 Exhibits View Judgements
  128 Directions not otherwise prescribed View Judgements
  129 Exercise of discretionary power by the Controller View Judgements
  130 Application for review of decisions or setting aside of orders of the Controller View Judgements
  131 Form and manner in which statements required under section 146(2) to be furnished View Judgements
  132 Form of application for the issue of a duplicate patent View Judgements
  133 Supply of certified copies and certificates under sections 72 and 147 View Judgements
  134 Request for information under section 153 View Judgements
  135 Agency View Judgements
  136 Scale of costs View Judgements
  137 Powers of Controller generally View Judgements
  138 Power to extend time prescribed View Judgements
  139 Hearing before the Controller to be in public in certain cases View Judgements



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