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Citedby 6 docs - [View All]
Rameshchandra Ramkishan Sarda vs Shri Shankarrao Chavan on 16 March, 2009
Liberty Footwear Company vs M/S. Force Footwear Company & ... on 18 September, 2009
Merck Kgaa, Formerly Known As E. ... vs The Registrar Of Trade Marks, ... on 19 March, 2008
Hamdard Industries vs Hamdard National Foundation ... on 9 February, 2005
Romsons Scientific And Surgical ... vs Assistant Registrar Of Trade ... on 9 February, 2005

[Section 91] [Complete Act]
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Central Government Act
Section 91(1) in The Trade Marks Act, 1999
(1) Any person aggrieved by an order or decision of the Registrar under this Act, or the rules made thereunder may prefer an appeal to the Appellate Board within three months from the date on which the order or decision sought to be appealed against is communicated to such person preferring the appeal.