Trade & Merchandise Marks Act, 1958


Section
Section Title
  Preamble

Chapter I           PRELIMINARY
  1 Short title, extent and commencement. View Judgements
  2 Definitions and interpretation. View Judgements
  3 High Court having jurisdiction. View Judgements

Chapter II           THE REGISTER AND CONDITIONS FOR REGISTRATION
  4 Registrar of Trade Marks. View Judgements
  5 Trade Marks Registry and offices thereof. View Judgements
  6 The Register of Trade Marks. View Judgements
  7 Part A and Part B of the register. View Judgements
  8 Registration to be in respect of particular goods. View Judgements
  9 Requisites for registration in Parts A and B of the register. View Judgements
  10 Limitation as to colour. View Judgements
  11 Prohibition of registration of certain marks. View Judgements
  12 Prohibition of registration of identical or deceptively similar trade marks. View Judgements
  13 Prohibition of registration of names of chemical elements. View Judgements
  14 Use of names and representations of livings person or persons recently dead. View Judgements
  15 Registration of parts of trade marks and of trade marks as series. View Judgements
  16 Registration of trade marks as associated trade marks. View Judgements
  17 Registration of trade marks subject to disclaimer. View Judgements

Chapter III           PROCEDURE FOR AND DURATION OF REGISTRATION
  18 Application for registration. View Judgements
  19 Withdrawal of acceptance. View Judgements
  20 Advertisement of application. View Judgements
  21 Opposition to registration. View Judgements
  22 Correction and amendment. View Judgements
  23 Registration. View Judgements
  24 Jointly owned trade marks. View Judgements
  25 Duration, renewal and restoration or registration. View Judgements
  26 Effect of removal from register for failure to pay fee for renewal. View Judgements

Chapter IV           EFFECT OF REGISTRATION
  27 No action for infringement of unregistered trade mark. View Judgements
  28 Rights conferred by registration. View Judgements
  29 Infringement of trade marks. View Judgements
  30 Acts not constituting infringement. View Judgements
  31 Registration to be prima facie evidence of validity. View Judgements
  32 Registration to be conclusive as to validity after seven years. View Judgements
  33 Savings for vested rights. View Judgements



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