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Central Government Act
The Emblems and Names (Prevention of Improper Use) Act, 1950
THE EMBLEMS AND NAMES (PREVENTION OF



IMPROPER USE) ACT, 1950
1. Short title, extent, application and commencement.—
(1) This Act may be called the Emblems and Names (Prevention of Improper Use) Act, 1950.
(2) It extends to the whole of India 1[***] and also applies to citizens of India outside India.
(3) It shall come into force on such date2 as the Central Government may, by notification in the Official Gazette, appoint.
IMPROPER USE) ACT, 1950
2. Definitions.—In this Act, unless the context otherwise requires,—
(a) “emblem” means any emblem, seal, flag, insignia, coat-of-arms or pictorial representation specified in the Schedule;
(b) “competent authority” means any authority competent under any law for the time being in force to register any company, firm or other body of persons or any trade mark or design or to grant a patent;
(c) “name” includes any abbreviation of a name.
IMPROPER USE) ACT, 1950
3. Prohibition of improper use of certain emblems and names.—Notwithstanding anything contained in any law for the time being in force, no person shall, except in such cases and under such conditions as may be prescribed by the Central Government, use, or continue to use, for the purpose of any trade, business, calling or profession or in the title of any patent, or in any trade mark or design, any name or emblem specified in the Schedule or any colourable imitation thereof without the previous permission of the Central Government or of such officer of Government as may be authorised in this behalf by the Central Government.
IMPROPER USE) ACT, 1950
4. Prohibition of registration of certain companies, etc.—
(1) Notwithstanding anything contained in any law for the time being in force, no competent authority shall,—
(a) register any company, firm or other body of persons which bears any name, or
(b) register a trade mark or design which bears any emblem or name, or
(c) grant a patent in respect of an invention which bears a title containing any emblem or name, if the use of such name or emblem is in contravention of section 3.
(2) If any question arises before a competent authority whether any emblem is an emblem specified in the Schedule or a colourable imitation thereof, the competent authority may refer the question to the Central Government, and the decision of the Central Government thereon shall be final.
IMPROPER USE) ACT, 1950
5. Penalty.—Any person who contravenes the provisions of section 3 shall be punishable with fine which may extend to five hundred rupees.
IMPROPER USE) ACT, 1950
6. Previous sanction for prosecution.—No prosecution for any offence punishable under this Act shall be instituted, except with the previous sanction of the Central Government or of any officer authorised in this behalf by general or special order of the Central Government.
IMPROPER USE) ACT, 1950
7. Savings.—Nothing in this Act shall exempt any person from any suit or other proceeding which might, apart from this Act, be brought against him.
IMPROPER USE) ACT, 1950
8. Power of the Central Government to amend the Schedule.—The Central Government may, by notification in the Official Gazette, add to or alter the Schedule, and any such addition or alteration shall have effect as if it had been made by this Act.
IMPROPER USE) ACT, 1950
9. Power to make rules.—1[
(1) ] The Central Government may, by notification in the Official Gazette, make rules to carry out the purposes of this Act. 2[(2) Every rule made under this Act shall be laid, as soon as may be after it is made, before each House of Parliament, while it is in session, for a total period of thirty days which may be comprised in one session or in two or more successive sessions and if, before the expiry of the session immediately following the session or the successive sessions aforesaid, both Houses agree in making any modification in the rule or both Houses agree that the rule should not be made, the rule shall thereafter have effect only in such modified form or be of effect, as the case may be; so, however, that any such modification or annulment shall be without prejudice to the validity of anything previously done under that rule.]