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[Section 2] [Complete Act]
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Central Government Act
Section 2(n) in the Copyright Act, 1957
(n) “lecture” includes address, speech and sermon; 13[(o) “literary work” includes computer programmes, tables and compilations including computer 14[databases];] 1[(o) “literary work” includes computer programmes, tables and compilations including computer 2[databases];]" 13[(p) “musical work” means a work consisting of music and includes any graphical notation of such work but does not include any words or any action intended to be sung, spoken or performed with the music;] 1[(p) “musical work” means a work consisting of music and includes any graphical notation of such work but does not include any words or any action intended to be sung, spoken or performed with the music;]" 13[(q) “performance”, in relation to performer’s right, means any visual or acoustic presentation made live by one or more performers;] 1[(q) “performance”, in relation to performer’s right, means any visual or acoustic presentation made live by one or more performers;]" 13[(qq) “performer” includes an actor, singer, musician, dancer, acrobat, juggler, conjurer, snake charmer, a person delivering a lecture or any other person who makes a performance;] 1[(qq) “performer” includes an actor, singer, musician, dancer, acrobat, juggler, conjurer, snake charmer, a person delivering a lecture or any other person who makes a performance;]" 15[***] 3[***]"