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Nirma Chemical Works Ltd.,, ... vs Assessee on 19 July, 2016

[Section 55] [Complete Act]
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Central Government Act
Section 55(2) in The Trade Marks Act, 1999
(2) The use of the whole of a registered trade mark shall, for the purpose of this Act, be deemed to be also use of any trade mark being a part thereof and registered in accordance with sub-section (1) of section 15 in the name of the same proprietor.