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Colgate-Palmolive And Others vs Dr. K.V. Swaminathan And Another on 19 July, 1990

[Section 74] [Complete Act]
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Central Government Act
Section 74(3) in The Trade Marks Act, 1999
(3) The Registrar may cause such application to be advertised in any case where it appears to him expedient so to do, and where he does so, if within the time specified in the advertisement any person gives notice of opposition to the application, the Registrar shall not decide the matter without giving the parties an opportunity of being heard.