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Dr.G.Srinivasan vs M/S. Voltamp Transformers ...

[Section 146] [Complete Act]
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Central Government Act
Section 146(2) in The Patents Act, 1970
(2) Without prejudice to the provisions of sub-section (1), every patentee and every licensee (whether exclusive or otherwise) shall furnish in such manner and form and at such intervals (not being less than six months) as may be prescribed statements as to the extent to which the patented invention has been worked on a commercial scale in India.