Bom HC: Person Cannot be Deprived of Right to Sleep by Recording Statements at Unearthly Hours  ||  Supreme Court: Enable E-Filing & Virtual Appearance Facilities At UP District Courts  ||  Supreme Court: Regulations of University Grants Commission are Binding on Universities  ||  Ker. HC: Assessment Order Quashed on Finding that Assessee Not Provided Effective Hearing  ||  Bom. HC: All Necessary Measures to be Taken to Prevent Law & Order Breach During Ram Navami Rally  ||  Del. HC: False Accusation of Child Abuse More Painful than Rigours of Trial and Imprisonment  ||  Supreme Court: Actual Statement Made by Person in the Court is Evidence Before Court  ||  Bombay HC: Court Setting Aside Magistrate's Order for Police Investi. Won’t Lead to Quashing of FIR  ||  SC: Evidence by Power of Attorney Holders Can Only be Given of Facts Within Their Personal Knowledge  ||  Delhi High Court: Compensation Can be Awarded on Guesswork When it is Difficult to Prove Loss    

Bom HC: If Design Already in Public Domain, Registration is Prima Facie Liable for Cancellation - (07 Jun 2023)

INTELLECTUAL PROPERTY RIGHTS

Bombay High Court has observed that if a design is in the public domain, or is indistinguishable from known designs, the registration itself cannot be granted and if any such registration is granted, it can be cancelled as per section 19 of Designs Act, 2000.

Tags : BOMBAY HIGH COURT   DESIGN   REGISTRATION   CANCELLATION   PUBLIC DOMAIN  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved