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Citedby 2 docs
In The High Court Of Judicature At ... vs Union Of India on 28 July, 2015
Data Infosys Ltd. And Ors. vs Infosys Technologies Ltd. on 5 February, 2016

[Section 92] [Complete Act]
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Central Government Act
Section 92(1) in The Trade Marks Act, 1999
(1) The Appellate Board shall not be bound by the procedure laid down in the Code of Civil Procedure, 1908 (5 of 1908) but shall be guided by principles of natural justice and subject to the provisions of this Act and the rules made thereunder, the Appellate Board shall have powers to regulate its own procedure including the fixing of places and times of its hearing.