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Citedby 3 docs
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[Section 124(1)(b)] [Section 124(1)] [Section 124] [Complete Act]
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Central Government Act
Section 124(1)(b)(i) in The Trade Marks Act, 1999
(i) if any proceedings for rectification of the register in relation to the plaintiff’s or defendant’s trade mark are pending before the Registrar or the Appellate Board, stay the suit pending the final disposal of such proceedings;