Protection of Plant Varieties and Farmers Rights Rules, 2003


Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Details of particulars to be furnished while making an application or representation View Judgements
  4 Office of the Authority View Judgements
  5 Address for service of notices, etc View Judgements
  6 Procedure regarding application, representation and issue of notices View Judgements
  7 Application not to be admitted in certain cases View Judgements
  7 Fees View Judgements
  9 Size, etc., of documents View Judgements
  10 Affidavits View Judgements
  11 Manner of Selection and Appointment of the Chairperson View Judgements
  12 Term of Office of the Chairperson View Judgements
  13 Salary, allowances, conditions of service, leave, pension, provident fund etc. of the Chairperson View Judgements
  14 Resignation or removal of the Chairperson from office in certain cases View Judgements
  15 Term and allowances of non-official members View Judgements
  16 Proceedings of the Authority View Judgements
  17 Chairman and proceedings of the Standing Committee View Judgements
  18 Appointment of Expert Committee by the Authority View Judgements
  19 Salary, Allowances and Conditions of service of the Registrar-General View Judgements
  20 The method of appointment of officers and other employees of the Authority View Judgements
  21 Powers and Duties of the Chairperson View Judgements
  22 General functions of the Authority View Judgements
  23 Matters to be included in the National Register of Plant Varieties View Judgements
  24 Registration of Extant Plant Varieties under sub-section (2) of section 15 View Judgements
  25 Application to authorize a person to register a variety under clause (e) of sub-section (1) of section 16 View Judgements
  26 The fee payable under clause (g) of sub-section (1) of section 18 for making application for registration of plant variety View Judgements
  27 Proof of the right of making application under sub-section (3) of section 18 View Judgements
  28 Fee for conducting tests under section 19 View Judgements
  29 Manner and method for conducting tests under section 19 View Judgements
  30 Advertising of application for registration under section 21 View Judgements
  31 Notice of opposition under sub-section (2) of section 21 View Judgements
  32 Compliance with Time Schedule View Judgements
  33 Manner of submitting evidence and time limit for filing notice of opposition, counter-statement or producing evidences under section 21 View Judgements
  34 Application for the registration of essentially derived variety under section 23 View Judgements
  35 Manner and method for conducting test under section 23 View Judgements
  36 Certificate of registration under section 23 View Judgements
  37 Certificate of registration under section 24 View Judgements
  38 Notice to the applicant under section 24 View Judgements
  39 Renewal and revision of registration under section 24 View Judgements
  40 Publication of contents of the certificate inviting claims for benefit sharing under section 26 View Judgements
  41 Benefit sharing claim under section 26 View Judgements
  42 Opposition to a claim for benefit sharing under section 26 View Judgements
  43 Determination of benefit sharing under section 26 View Judgements
  44 Reference for recovering benefit sharing under section 26 View Judgements
  45 Application for registration of title of agent or licensee under section 28 View Judgements
  46 Reference of disputes of entitlement under section 28 View Judgements
  47 Certificate of registration of entitlement under section 28 View Judgements
  48 Application and procedure for varying or cancelling terms of registration under section 28 View Judgements
  49 Notice and proceedings under section 28 View Judgements
  50 Surrender of certificate of registration under section 33 View Judgements
  51 Procedure on application for surrender of certificate of registration under section 33 View Judgements
  52 Application for revocation of protection granted to a breeder under section 34 View Judgements
  53 Procedure on application for revocation under rule 52 View Judgements
  54 Payment of annual fee for retention of registration under section 35 View Judgements
  55 Application for cancellation or change of certificate of registration under section 36 View Judgements
  56 Procedure on application for cancellation or change of certificate of registration under section 36 View Judgements
  57 Application to rectify the register under section 36 View Judgements
  58 Procedure on application to rectify the Register under rule 57 View Judgements
  59 Cancellation or change of registration or rectification of the Register by the Registrar under section 36 View Judgements
  60 Application for correction of Register by the registered breeder under section 37 View Judgements
  61 Procedure on application for correction of the Register under rule 60 View Judgements
  62 Application for correction of the Register by the registered agent or licensee under section 37 View Judgements
  63 Procedure on application for correction of the Register under rule 62 View Judgements
  64 Alteration of denomination of a registered variety under section 38 View Judgements
  65 Procedure on application for alteration of denomination under rule 64 View Judgements
  66 Claim for compensation under section 39 View Judgements
  67 Procedure on application for claim for compensation under rule 66 View Judgements
  68 Issue of notice under section 41 View Judgements
  69 Manner of receiving benefit sharing under section 45 View Judgements
  70 Manner of applying the Gene Fund under section 45 View Judgements
  71 Compulsory licensing under section 47 View Judgements
  72 Manner of making material available under section 50 View Judgements
  73 Revocation of compulsory license under section 52 View Judgements
  74 Financial and administrative powers of the Chairperson under section 63 View Judgements
  75 Manner of authorising registered agent or registered licensee under section 81 View Judgements
  76 Manner of issuing certified copy under section 84 View Judgements



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