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Comparative Analysis of Canadian 'Certificate of Supplementary Protection' with USA and Australian 'Patent Term Extension' and European 'Supplementary Protection' Certificate'

As a result of Comprehensive Economic and Trade Agreement (CETA), for the first time, on 21 Septembe....

Author: Archna Roy, Mayur Kardile And Manthan Janodia   Year: 2018 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

Electronic Library of Spiritual Heritage: Copyright Limitations and Exceptions

Today, we are in the race of virtual world but due to inadequacy and costly affair for managing physical infrastructure, huge demand of labour needs big budget to maintain. However, short life of phys....

Author: Naresh Kumar Vats   Year: 2018 /Vol: 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

The Co-Evolution of Science and Law in Plant Breeding: Incentives to Innovate and Access to Biological Resources

This paper analyses the co-evolution of scientific progress and intellectual property protection in plant breeding and the debates generated in its design and implementation. It relates the institutio....

Author: Mercedes Campi   Year: 2018 /Vol: 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

Recognition and Marketing opportunities of a "GI" Tag in Handloom Product: A Study of Banaras Brocades and Sarees

Geographical Indication of Goods is an element of Intellectual Property Right which attributes goods to its geographical origin. These goods may fall under diverse categories as agriculture, natural g....

Author: Servjaeta Verma And Nandita Mishra   Year: 2018 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

Enabling Environment for Research and Development Growth in Africa: IP Protection, Challenges, Drivers and Approaches

The disadvantaged status of economic development for most countries in Africa, coupled with the challenges faced by these countries in areas of basic human needs, continues to be a hurdle to the succe....

Author: Galamoyo Male   Year: 2018 /Vol: 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

The Securitization of IP Assets: Issues and Opportunities

Securitization of Intellectual Property (IP) Assets is very recent phenomenon that has been less captured by the academic literature on IP valuation. The understanding and application of the concept i....

Author: Naina Khanna   Year: 2018 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

Changing Dimensions Of Drug Patents Of Indian Pharmaceutical Industry

The Patents Act, 1970 which provided for process patenting led to pharmaceutical revolution in the country as India witnessed a spectacular increase in generic manufacturers. The Patent Act, 2005 howe....

Author: Manjul Vaidya, Sukrit Garg, Charu Singh And Madhur Mohit Mahajan   Year: 2018 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

Electronic Library Of Spiritual Heritage: Copyright Limitations And Exceptions

Today, we are in the race of virtual world but due to inadequacy and costly affair for managing phys....

Author: Naresh Kumar Vats   Year: 2018 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

Indonesian System Of Geographical Indications To Protect Genetic Resources, Traditional Knowledge And Traditional Cultural Expressions

Geographical Indications are the Intellectual Property Rights' system protecting a sign attached to ....

Author: Miranda Risang Ayu Palar, Dadang Epi Sukarsa And Ahmad M. Ramli   Year: 2018 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

Competition And Consumer Privacy In The Cyberspace Market

This paper will examine legal and marketing implications of certain Internet technological developments impacting competition and consumer protection in cyberspace. The paper will explore to what exte....

Author: Joseph A Klien, Pm Rao And Manoj Dalvi   Year: 2018 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)
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