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Subject: Intellectual Property Rights Results: 460

"ducking" Trips In India: A Saga Involving Novartis And The Legality Of Section 3(d)

This paper is an evaluation of the decision in Novartis AG v. Union of India, where the Madras High Court decided on both, the constitutionality of s  ...Read More

By: Shamnad Basheer | | Intellectual Property Rights

‘copyright World’ And Access To Information: Conjoined Via The Internet

Access to information, despite wide intellectual acceptance, is still a struggle for many in various quarters of the world. In today’s era there exis  ...Read More

By: Tania Sebastian | | Intellectual Property Rights

‘judima’ The Traditional Rice Wine Of Dimasa Community Of Assam: A Potential Candidate For Gi Registration

A geographical indication (GI) is also a tool to protect traditional knowledge (TK), and can promote the trade of TK based GI products. North East In  ...Read More

By: Jupi Gogoi | | Intellectual Property Rights

‘times Are A-changin’: Disruptive Innovation And The Legal Profession

The report seeks to investigate Professor Christensen’s ‘disruptive innovation’ theory as applicable to the legal profession. It provides a brief ana  ...Read More

By: Mr. Anurag Bana | 08/16/2017 | Intellectual Property Rights

“brexit” And Intellectual Property Protection In The Uk And The Eu

The UK referendum vote of 23 June 2016 on “BREXIT”, in favour of leaving the European Union (EU), will have significant consequences for the protecti  ...Read More

By: Trevor Cook | | Intellectual Property Rights

A Comparative Study Of Intellectual Proerty Rights Issues In Space Activities In U.s.a., Canada And India

The constant evolution of high technology and the ever- changing geopolitical situation underlines the need for the universal harmonization of indust  ...Read More

By: Prashanti Upadhyay | 04/29/2016 | Intellectual Property Rights

A Critical Review Of China’s Approach To Limitation Of The Internet Serviceprovider’s Liability: A Comparative Perspective

In an information society, granting the Internet Service Provider (ISP) exemption from liability under certain circumstances is an important approach  ...Read More

By: Wenqi Liu | | Intellectual Property Rights

A Critique Of The Indian Patent Assignments Regime: Pre-invention Assignments And Employee's Inventions

Employer-Employee relations have become a key component of technological development. The Employer, who is more often than not an institution, provid  ...Read More

By: Nikhil Issar And Akshay Goel | | Intellectual Property Rights

A Foreign Outlook On Satyam Infoway Ltd. V. Siffynet Solutions Pvt. Ltd.

The first dispute over a domain name occurred in 1993, over the name mtv.com.1 Since then, there have been innumerous rulings all around the world ma  ...Read More

By: Cédric Manara | | Intellectual Property Rights

A Review And Analysis Of A Selection Of India’s Innovation, Entrepreneurship, Knowledge Management And Technology Policy Literature

A substantial body of professional and academic literature addresses India’s policy with regard to innovation, knowledge management, intellectual pro  ...Read More

By: Robert H Meyer | | Intellectual Property Rights
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