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Copyright Act, 1957

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title extent and commencement

2

Interpretation

3

Meaning of publication

4

When work not deemed to be published or performed in public

5

When work deemed to be first published in India

6

Certain disputes to be decided by copyright board

7

Nationality of author where the making of unpublished work is extended over considerable period

8

Domicile of corporations

Chapter II

Copyright Office And Copyright Board

9

Copyright Office

10

Registrar and Deputy Registrars of Copyrights

11

Copyright Board

12

Powers and procedure of Copyright Board

Chapter III

Copyright

13

Works in which copyright subsists

14

Meaning of copyright

15

Special provision regarding copyright in designs registered or capable of being registered under the designs act 1911

16

No copyright except as provided in this act

Chapter IV

Ownership of Copyright and the Rights of the Owner

17

First owner of copyright

18

Assignment of copyright

19

Mode of assignment

19A

Disputes with respect to assignment of copyright

20

Transmission of copyright in manuscript by testamentary disposition

21

Right of author to relinquish copyright

Chapter V

Term of Copyright

22

Term of copyright in published literary dramatic musical and artistic works

23

Term of copyright in anonymous and pseudonymous works

24

Term of copyright in posthumous work

25

Term of copyright in photographs

26

Term of copyright in cinematograph films

27

Term of copyright in sound recording

28

Term of copyright in government work

28A

Term of copyright in works of public undertakings

29

Term of copyright in works of international organizations

Chapter VI

Licenses

30

Licenses by owners of copyright

30A

Application of sections 19 and 19a

31

Compulsory license in works withheld form public

31A

Compulsory license in unpublished Indian works

32

License to produce and publish translations

32A

License to reproduce and publish works for certain purposes

32B

Termination of licenses issued under this chapter

Chapter VII

Copyright Societies

33

Registration of copyright society

34

Administration of rights of owner by copyright society

34A

Payment of remunerations by copyright society

35

Control over the copyright society by the owner of rights

36

Submission of returns and reports

36A

Rights and liabilities of performing rights societies

Chapter VIII

Rights of Broadcasting Organization and of Performers

37

Broadcast reproduction right

38

Performer’s right

39

Acts not infringing broadcast reproduction right or performer's right

39A

Other provisions applying to broadcast reproduction right and performer's right

Chapter IX

International Copyright

40

Power to extend copyright to foreign works

41

Provisions as to works of certain international organizations

42

Power to restrict rights in works of foreign authors first published in India

43

Orders under this chapter to be laid before parliament

Chapter X

Registration of Copyright

44

Register of copyrights

45

Entries in register of copyrights

46

Indexes

47

Form and inspection of register

48

Register of copyrights to be prima facie evidence of particulars entered therein

49

Correction of entries in the register of copyrights

50

Rectification of register by copyright board

50A

Entries in the register of copyrights etc. To be published

Chapter XI

Registration of Copyright

51

When copyright infringed, copyright in a work shall be deemed to be infringed

52

Certain acts not to be infringement of copyright

52A

Particulars to be included in sound recording and video films

52B

Accounts and audit

53

Importation of infringing copies

53A

Resale share right in original copies

Chapter XII

Civil Remedies

54

Definition

55

Civil remedies for infringement of copyright

56

Protection of separate rights

57

Author's special rights

58

Rights of owner against persons possessing or dealing with infringing copies

59

Restriction on remedies in the case of work of architecture

60

Remedy in the case of groundless threat of legal proceedings

61

Owner of copyright to be party to the proceeding

62

Jurisdiction of court over matters arising under this chapter

Chapter XIII

Offences

63

Offence of infringement of copyright or other rights conferred by this act

63A

Enhanced penalty on second and subsequent convictions

64

Power of police to seize infringing copies

65

Possession of plates for purpose of making infringing copies

66

Disposal of infringing copies or plates for purpose of making infringing copies

67

Penalty for making false entries in register etc. For producing or tendering false entries

68

Penalty for making false statements for the purpose of deceiving or influencing any authority or officer

68A

Penalty for contravention of section 52a

69

Offences by companies

70

Cognizance of offences

Chapter XIV

Appeals

71

Appeals against certain orders of magistrate

72

Appeals against orders of registrar of copyrights and copyright board

73

Procedure for appeals

74

Registrar of copyrights and copyright board to possess certain powers of civil courts

75

Orders for payments of money passed by registrar of copyrights and copyright board to be executable as a decree

76

Protection of action taken in good faith

77

Certain persons to be public servants

78

Power to make rules

79

Repeal saving and translation provisions

Rules

 

Chapter I

Preliminary

1

Short title, extent and commencement

2

Interpretations

Chapter II

The Copyright Board

3

Terms and conditions of office of the Chairman and members of the Copyright Board

4

Functions of the Secretary of the Copyright Board

Chapter III

Relinquishment of Copyright

5

Notice of relinquishment

Chapter IV

Licenses for Translations

6

Application for license

7

Notice of application

8

Consideration of the application

9

Manner of determining royalties

10

Extension of the period of license

11

Cancellation of license

Chapter IV-A

Compulsory License for Publication of Unpublished Works, Translation and Reproduction of Work

11A

Application for license

11B

Application for license-1

11C

Notice of application

11D

Manner of determining royalties

11E

Extension of the period of license

11F

Cancellation of license

11G

Notice for termination of license

Chapter V

Performing Rights Societies

12

Publication of statement of fees etc.

13

Determination of objections

14

Publication of alterations in the statements of fees etc.

Chapter VI

Registration of Copyright

15

Form of Register of Copyrights

16

Application for Registration of Copyright

17

Correction of entries in the Register of Copyrights

18

Indexes

19

Inspection of the Register of Copyrights and Indexes

20

Copies and extracts of the Register of Copyrights and Indexes

Chapter VII

Making of Records

21

Making of records

Chapter VIII

Importation of Infringing Copies

22

Importation of infringing copies

23

Procedure for examination of infringing copies

Chapter IX

Miscellaneous

24

Mode of making applications etc.

25

Mode of communication by the Copyright Board etc.

26

Fees

27

Right of audience

28

Costs

First Schedule

 

Form I 

Notice of relinquishment of Copyright

Form II

Application for a license for translations

Form III

Form of Register of Copyrights

Form IV

Application for Registration of Copyright

Form V

Application for registration of changes in the particulars of copyright entered in the Register of Copyrights

Second Schedule

Schedule

[14 of 1957]

An Act to amend and consolidate the law relating to copyright

Be it enacted by Parliament in the Eighth Year of the Republic of India as follows :-



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