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Statement of Further Particulars

(to be sent in triplicate)

(For Literary, Dramatic, Musical and Artistic works only)

1.     Is the work to be registered

a.     an original work?

b.    a translation of a work in the public domain?

c.     a translation of a work in which Copyright subsists?

d.    an adaptation of a work in the public domain?

e.     an adaptation of a work in which Copyright subsists?

2.     If the work is a translation or adaptation of a work in which Copyright subsists:

a.     Title of the original work

b.    Language of the original work

c.     Name, address and nationality of the author of the original work and if the author is deceased, the date of decease:

d.    Name, address and nationality of the publisher, if any or the original work

e.     Particulars of the authorization for a translation or adaptation including the name, address and nationality of the party authorizing:

3.     Remarks, if any.

Signature

Place:

Date:

Instructions for filling up the Statement of Particulars

annexed to Form IV for the Registration of Copyrights

Col.3:-

State whether the applicant is the author or publisher of the work or whether he/she is the owner assignee or licence of any rights comprising the copyright in the work or whether he has any other interest in the work.

Col.4:-

State whether the work is ‘Literary work’ or ‘Dramatic Work’ or ‘Musical Work’ or ‘Computer Software Work’ or ‘Artistic Work’ or ‘Cinematograph Film’ or ‘Sound Recording’ [see sub-section (i) of Section 13] Describe in brief the nature of the work (i.e., Drama, Novel, Biography, Poems, Lectures, Opera, Painting, Engraving, Photograph, Disco taps, etc.) Col.5:- In regard to a work, a title must be given.

Col.6:-

If the work is in more than one language, all the languages should be shown. Col.7:- For the definition of Author see clause ‘d’ of Section 2. Moreover irrespective of the person who gave the ideas or suggestions, the author is the person who has actually drawn or executed the work in question.

Col.8:-

For definition of the Publication, see Section 3 of the Act, and if the work is posthumous work, see sub-section (2) of Section 24.

Col.9:-

If a work is published simultaneously in more than one country, state particulars of countries in which it is published and the exact date of publication (and not merely the year of publication in each country. For meaning of simultaneous publication see Section 5).

Col.10:-

In case of subsequent publication, state briefly the changes, if any, made in the first publication.

Col.11:-

For the rights comprising the Copyright, see Section 14, if the rights are owned separately by different persons the rights of each person should be stated separately, including the extent of rights held by each person. In the case of a ‘Cinematograph Film’ or Sound Recording’ also state full particulars (viz. full names, addresses and nationalities) of the owners of Copyright of the work recorded in the Sound Recording like the composers, lyricists, story writers, etc.)

Col.12:-

State the Particulars of the parsons other than those mentioned in Col.11, authorized to assign or licence the rights comprising the copyrights, if any.

Col.13:-

State where and with whom the original work is located. This information is required to be supplied in case of artistic work as defined in Section 2(c).

Col.13A:

In case an artistic work is used or capable of being used in relation to any goods, a Search Certificate from the Trade Marks Registry u/s 45(1) of the Copyright Act, 1957 as amended from time to time, has to be procured, and enclosed with the application for registration of copyright.

NOTE:

      i.        BEFORE SUBMITTING APPLICATION, PLEASE ENSURE THAT ALL COLUMNS OF THE APPLICATION HAVE BEEN DULY FILLED.

    ii.        THE APPLICANTS/THEIR LEGAL REPRESENTATIVES MAY VISIT COPYRIGHT OFFICE BETWEEN 2.30 PM TO 4.00 PM ON EACH WORKING DAY.

 

 


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