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Copyright Act, 1957

15. Form of Register of Copyrights

(1) The Register of Copyrights shall be kept in four parts as follows:-

Part I. Literary, Dramatic and Musical Works.

Part II. Artistic Works.

Part III. Cinematograph Films.

Part IV. Records.

(2) The Register of Copyrights shall contain the particulars specified in Form III.



Copyright Act, 1957 Back




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