Main Search Premium Members Advanced Search Disclaimer
Citedby 157 docs - [View All]
Music Broadcast Private Limited vs 956 And Having Its Registered ... on 25 July, 2011
Ramesh Sippy vs Shaan Ranjeet Uttamsingh And ... on 1 April, 2013
The Gramophone Company Of India ... vs Super Cassette Industries Ltd. on 1 July, 2010
Eastern Book Company & Ors vs D.B. Modak & Anr on 12 December, 2007
The Federation Of Hotels & ... vs Union Of India & Ors. on 7 April, 2011

[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 13 in the Copyright Act, 1957
13. Works in which copyright subsists.—
(1) Subject to the provisions of this section and the other provisions of this Act, copyright shall subsist throughout India in the following classes of works, that is to say,—
(a) original literary, dramatic, musical and artistic works;
(b) cinematograph films; and
(c) 1[sound recording]. 1[sound recording]."
(2) Copyright shall not subsist in any work specified in sub-section (1), other than a work to which the provisions of section 40 or section 41 apply, unless,—
(i) in the case of a published work, the work is first published in India, or where the work is first published outside India, the author is at the date of such publication, or in a case where the author was dead at that date, was at the time of his death, a citizen of India;
(ii) in the case of an unpublished work other than 2[work of architecture], the author is at the date of the making of the work a citizen of India or domiciled in India; and 2[work of architecture], the author is at the date of the making of the work a citizen of India or domiciled in India; and"
(iii) in the case of 2[work of architecture], the work is located in India. 2[work of architecture], the work is located in India." Explanation.—In the case of a work of joint authorship, the conditions conferring copyright specified in this sub-section shall be satisfied by all the authors of the work.
(3) Copyright shall not subsist—
(a) in any cinematograph film if a substantial part of the film is an infringement of the copyright in any other work;
(b) in any 1[sound recording] made in respect of a literary, dramatic or musical work, if in making the 1[sound recording], copyright in such work has been infringed. 1[sound recording] made in respect of a literary, dramatic or musical work, if in making the 1[sound recording], copyright in such work has been infringed."
(4) The copyright in a cinematograph film or a 1[sound recording] shall not affect the separate copyright in any work in respect of which or a substantial part of which, the film, or, as the case may be, the 1[sound recording] is made.
(5) In the case of 2[work of architecture], copyright shall subsist only in the artistic character and design and shall not extend to processes or methods of construction.