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GOVERNMENT OF India

MINISTRY OF HUMAN RESOURCE DEVELOPMENT

(Deptt. of Education)

COPYRIGHT OFFICE

Second schedule to the Copyright Rules, 1958 (as amended from time to time) enlisting various fees payable under the Copyright Act, 1957 has been revised w.e.f. 10th May, 1995.

 You are requested to pay fee (as applicable) as per the revised schedule given below:

SECOND SCHEDULE

1.

For a licence to republish a Literacy, Dramatic Musical

or Artistic work (Section 31, 31-A and 32-A)

Rs.400/- per work

 

2.

For licence to republish a Cinematograph Film (Section 31)

Rs.600/- per work

3.

For a licence to republish a sound recording (Section 31)

Rs.400/- per work.

4.

For a licence to perform an Indian work in public or to

communicate the work to the public by Broadcast (Section 31)

Rs.200/- per work

 

5.

For an application for a licence to produce and publish

a translation of a Literary or Dramatic work in any Language

(Section 32 and 32-A)

Rs.200/- per work

 

6.

For an application for registration of copyright in a

 

(a) Literacy, Dramatic, Musical or Artistic Work

Rs. 50/

(b) Provided that in respect of a Literary or Artistic work which is used or is capable or being used in relation to any goods (Section 45)

Rs.400/

7.

For an application for change in particular of copyright

entered in the Register of Copyrights in respect of a:

 

 

(a) Literacy, Dramatic, Musical or Artistic Work

Rs.50/

(b) Provided that in respect of a Literary or Artistic work which is used or is capable or being used in relation to any goods (Section 45)

Rs.200/

8.

For an application for registration of Copyright in a

Cinematograph Film (Section 45)

Rs.600/- per work.

9.

For an application for registration of change in

particulars of copyright entered in the Register

of Copyrights in respect of Cinematograph Film

Section (45)

Rs.400/- per work

 

10.

For an application for registration of copyright in a

Sound Recording (Section 45)

Rs.400/- per work.

11.

For an application for registration of changes in particulars of copyright entered in the Register of Copyrights in respect of Sound Recording (Section 45)

Rs.200/- per work.

12.

For taking extracts from the Indexes (Section 47)

Rs.20/- per work.

13.

For taking extracts from the Register of Copyrights

(Section 47)

Rs.20/- per work.

 

14.

For a certified copy of an extract from the Register

of Copyrights of the Indexes (Section 47)

Rs.20/- per work

 

15.

For a certified copy of any other public document

in the custody of the Registrar of Copyrights or the Copyright Board.

Rs.20/- per work.

 

16.

For an application for prevention of importation

of infringing copies (Section 53)

Rs.400/- per work

per place of entry

It may be noted that members of public may visit Copyright Office on each working day between

2:30 p.m. to 4:00 p.m.

 


Copyright

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