AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Copyright Act, 1957

74. Registrar of Copyrights and Copyright Board to possess certain powers of civil courts

The Registrar of Copyright and the Copyright Board shall have the powers of a civil court when trying a suit under the Code of Civil Procedure, 1908 ( 5 of 1908) in respect of the following matters, namely :-

a. summoning and enforcing the attendance of any person and examining him and oath :

b. requiring the discovery and production of any document

c. receiving evidence on affidavits :

d. issuing commissions for the examinations of witnesses or documents :

e. requisitioning any public record or copy thereof from any court or office :

f. any other matter which may be prescribed.

Explanation - For the purpose of enforcing the attendance of witnesses, the local limits of the jurisdiction of the Registrar of Copyrights or the Copyrights Board, as the case may be, shall be the limits of the territory of India.



Copyright Act, 1957 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys