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Citedby 40 docs - [View All]
Chairman, Budge Budge ... vs Mongru Mia And Ors. on 10 September, 1952
India Electric Works Ltd. vs Registrar Of Trade Marks on 28 May, 1946
James Chadwick & Bros. Ltd. vs The National Sewing Thread Co. ... on 16 March, 1951
National Sewing Thread Co. Ltd vs James Chadwick & Bros. Ltd.(J.& P. ... on 7 May, 1953
Deva vs Durgashankar And Ors. on 9 April, 1986

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Central Government Act
Section 108 in The Trade Marks Act, 1999
108. Penalty for improperly describing a place of business as connected with the Trade Marks Office.—If any person uses on his place of business, or on any document issued by him, or otherwise, words which would reasonably lead to the belief that his place of business is, or is officially connected with, the Trade Marks Office, he shall be punishable with imprisonment for a term which may extend to two years, or with fine, or with both.