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[Section 52(1)] [Section 52] [Complete Act]
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Central Government Act
Section 52(1)(a) in the Copyright Act, 1957
(a) a fair dealing with a literary, dramatic, musical or artistic work 1[not being a computer programme] for the purposes of— 1[(i) Private use including research;]
(ii) criticism or review, whether of that work or of any other work; 2[(aa) the making of copies or adaptation of a computer programme by the lawful possessor of a copy of such computer programme from such copy— 1[(aa) the making of copies or adaptation of a computer programme by the lawful possessor of a copy of such computer programme from such copy—"
(i) in order to utilise the computer programme for the purpose for which it was supplied; or
(ii) to make back-up copies purely as a temporary protection against loss, destruction or damage in order only to utilise the computer programme for the purpose for which it was supplied;] 3[(ab) the doing of any act necessary to obtain information essential for operating inter-operability of an independently created computer programme with other programmes by a lawful possessor of a computer programme provided that such information is not otherwise readily available; 3[(ab) the doing of any act necessary to obtain information essential for operating inter-operability of an independently created computer programme with other programmes by a lawful possessor of a computer programme provided that such information is not otherwise readily available;"