West Bengal Gets GI Tag for Rasgulla

November 17, 2017

The sugary and syrupy news for West Bengal is that the State has been successful in securing GI (geographical indication) tag for Rasgulla or “Roshogolla” against the State of Odisha. The GI tag for Rasgulla has been secured by the State of West Bengal was proclaimed by the Ministry of Commerce and Industry on November 14, putting to rest the battle between the States of West Bengal and Odisha for securing GI tag for Rasgulla.

What is GI?

The WIPO (World Intellectual Property Organization) defines a GI as a sign used on products that have a specific geographical origin and possess qualities or a reputation that are due to that origin. In order to function as a GI, a sign must identify a product as originating in a given place.

The Geographical Indications of Goods (Registration and Protection) Act, 1999 defines GI in relation to goods, means an indication which identifies such goods as agricultural goods, natural goods or manufactured goods as originating, or manufactured in the territory of a country, or a region or locality in that territory, where a given quality, reputation or other characteristic of such goods is essentially attributable to its geographical origin and in case where such goods are manufactured goods one of the activities of either the production or of processing or preparation of the goods concerned takes place in such territory, region or locality, as the case may be.

List of registered GIs in India can be viewed here.

An interesting fact being reported by media is that post-registration of Rasgulla as a GI, the sale of Rasgulla in the State of West Bengal have been boosted by 25%.

About the Author

Shilpi Sharan

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Shilpi Sharan is the Editor at Vakilno1.com – an Advocate with extensive knowledge in myriad fields of Law. She has a flair of writing and has legal publications in national and international law magazines to her credit. She focuses on legal research and aims at raising public awareness of laws in India.