Main Search Premium Members Advanced Search Disclaimer
Citedby 71 docs - [View All]
Akuate Internet Services Pvt. ... vs Star India Pvt. Ltd. & Anr. on 30 August, 2013
Star India Pvt. Ltd. vs Piyush Agarwal & Ors. on 13 March, 2013
Star India Pvt. Ltd. vs Piyush Agarwal & Ors. on 8 November, 2012
Music Broadcast Private Limited vs 956 And Having Its Registered ... on 25 July, 2011
Mr. Diljeet Titus, Advocate vs Mr. Alfred A. Adebare And Ors. on 8 May, 2006

[Complete Act]
User Queries
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 16 in the Copyright Act, 1957
16. No copyright except as provided in this Act.—No person shall be entitled to copyright or any similar right in any work, whether published or unpublished, otherwise than under and in accordance with the provisions of this Act or of any other for the time being in force, but nothing in this section shall be construed as abrogating any right or jurisdiction to restrain a breach of trust or confidence.