<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Monday, December 20, 1999/Agrahayana 29, 1921 (Saka )


Type of Debate: MESSAGES FROM RAJYA SABHA
Title: Regarding passage of the Trade Marks Bill, 1999; the Geographical Indications of Goods (Registration and Protection) Bill, 1999 on the 16th December, 1999 and the Copyright (Amendment) Bill, 1999 on the 17th December, 1999 by the Rajya Sabha respectively.

TEXT :
SECRETARY-GENERAL: Sir, I have to report the following messages received from the Secretary-General of Rajya Sabha:-

(i) "In accordance with the provisions of rule 111 of the Rules of Procedure and Conduct of Business in the Rajya Sabha, I am directed to enclose a copy of the Trade Marks Bill, 1999 which has been passed by the Rajya Sabha at its sitting held on the 16th December, 1999.

(ii) In accordance with the provisions of rule 111 of the Rules of Procedure and Conduct of Business in the Rajya Sabha, I am directed to enclose a copy of the Geographical Indications of Goods (Registration and Protection) Bill, 1999 which has been passed by the Rajya Sabha at its sitting held on the 16th December, 1999.

(iii) In accordance with the provisions of rule 111 of the Rules and Procedure and Conduct of Business in the Rajya Sabha, I am directed to enclose a copy of the Copyright (Amendment) Bill, 1999 which has been passed by the Rajya Sabha at its sitting held on the 17th December, 1999."

2. Sir, I lay on the Table the Trade Marks Bill, 1999 and the Geographical Indications of Goods (Registration and Protection) Bill, 1999, as passed by Rajya Sabha on the 16th December, 1999. Sir, I also lay on the Table the Copyright (Amendment) Bill, 1999, as passed by Rajya Sabha on the 17th December, 1999.

... (Interruptions)


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