Kerala High Court: Imposition of Unaffordable Cost is Akin to Denial of Relief  ||  SC: People Can’t be Asked to Prove Citizenship on Mere Suspicion Without Sharing Material  ||  Bombay High Court: State Government’s Decision to Hike Lease Rentals Not Arbitrary  ||  Bom. HC: State Obligated to Protect Liberty of Foreigners Coming to the Country  ||  Ker. HC: State Govt. to Form SOP for Collection of DNA Samples of Children Surrendered For Adoption  ||  SC: Court Can’t Take Cogni. of Offence Committed by Public Servant Without Following S. 19 of PC Act  ||  Karnataka HC: Illegal to Impose Condition of Furnishing Bank Guarantee While Granting Bail  ||  Allahabad High Court Makes History by Delivering Judgement in Three Languages  ||  Supreme Court: Directions Issued to States/UTs for Prevention of Overcrowding of Prisons  ||  SC: Caution Must be Exercised by Trial Court in Accepting Dock Identification of Accused Without TIP    

Google's Appeal Against Rejection of Patent, Dismissed by High Court With Cost of Rs. 1 Lakh - (03 Apr 2024)

INTELLECTUAL PROPERTY RIGHTS

Delhi High Court while dismissing Google’s appeal against the rejection of the grant of patent on the grounds of lack of novelty and inventive step, has imposed a cost of Rs. 1 Lakh on Google.

Tags : DELHI HIGH COURT   GOOGLE   PATENT   NOVELTY   INVENTIVE STEP  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved