Main Search Premium Members Advanced Search Disclaimer
Citedby 98 docs - [View All]
Deshraj vs State Of Rajasthan And Anr on 28 April, 2017
Anwar Shakeel vs The State ( Nct Of Delhi ) on 3 September, 2007
State vs . on 25 May, 2009
Applicant(S) vs State Of Gujarat & on 2 December, 2013
Nainesh Chinubhai Patel vs State Of Gujarat & on 2 December, 2013

[Complete Act]
User Queries
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 65 in the Copyright Act, 1957
65. Possession of plates for purpose of making infringing copies.—Any person who knowingly makes, or has in his possession, any plate for the purpose of making infringing copies of any work in which copyright subsists shall be punishable with imprisonment which may extend to 1[two years and shall also be liable to fine].—Any person who knowingly makes, or has in his possession, any plate for the purpose of making infringing copies of any work in which copyright subsists shall be punishable with imprisonment which may extend to 2[two years and shall also be liable to fine]."