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[Section 124] [Complete Act]
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Central Government Act
Section 124(5) in The Trade Marks Act, 1999
(5) The stay of a suit for the infringement of a trade mark under this section shall not preclude the court from making any interlocutory order (including any order granting an injunction directing account to be kept, appointing a receiver or attaching any property), during the period of the stay of the suit.