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Citedby 7 docs - [View All]
Vishnudas Trading As Vishnudas vs The Vazir Sultan Tobaccoco. Ltd. ... on 9 July, 1996
American Home Products ... vs Mac Laboratories Private Limited ... on 30 September, 1985
Nasik Hing Supplying Company vs Annapurna Gruh Udyog Bhandar on 4 March, 2003
United Iron And Steel Works vs Government Of India, Trade Marks ... on 3 August, 1966
Assistant Commissioner Of Income ... vs Surya Kanta Dalmia on 28 October, 2005

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[Complete Act]
Central Government Act
Section 133 in The Trade Marks Act, 1999
133. Preliminary advice by the Registrar as to distinctiveness.-
(1) The Registrar may, on application made to him in the prescribed manner by any person who proposes to apply for the registration of a trade mark, give advice as to whether the trade mark ppears to him prima facie to be distinctive.
(2) If, on an application for the registration of a trade mark as to which the Registrar has given advice as aforesaid in the affirmative made within three months after the advice was given, the Registrar, after further investigation or consideration, gi es notice, to the applicant of objection on the ground that the trade mark is not distinctive, the applicant shall be entitled, on giving notice of withdrawal of the application within the prescribed period, to have repaid to him any fee paid on the fili g of the application.