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Citedby 2 docs
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[Section 124] [Complete Act]
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Central Government Act
Section 124(2) in The Trade Marks Act, 1999
(2) If the party concerned proves to the court that he has made any such application as is referred to in clause (b) (ii) of sub-section (1) within the time specified therein or within such extended time as the court may for sufficient cause allow, the trial of the suit shall stand stayed until the final disposal of the rectification proceedings.