Main Search Premium Members Advanced Search Disclaimer
Citedby 180 docs - [View All]
Indian Performing Rights Society ... vs Sanjay Dalia & Anr on 1 July, 2015
A.P. State Electricity Board vs Mateti S.V.S.Ramachandra Rao on 1 July, 2015
M/S Rspl Ltd. vs Mukesh Sharma & Anr. on 5 April, 2016
Ezeego One Travel And Tours Ltd vs Le Travenues Technology Private ... on 15 June, 2016
Manugraph India Ltd vs Sigmarq Technologies Pvt. Ltd. ... on 15 June, 2016

[Complete Act]
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. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 62 in the Copyright Act, 1957
62. Jurisdiction of court over matters arising under this Chapter.—
(1) Every suit or other civil proceeding arising under this Chapter in respect of the infringement of copyright in any work or the infringement of any other right conferred by this Act shall be instituted in the district court having jurisdiction.
(2) For the purpose of sub-section (1), a “district court having jurisdiction” shall, notwithstanding anything contained in the Code of Civil Procedure, 1908 (5 of 1908), or any other law for the time being in force, include a district court within the local limits of whose jurisdiction, at the time of the institution of the suit or other proceeding, the person instituting the suit or other proceeding or, where there are more than one such persons, any of them actually and voluntarily resides or carries on business or personally works for gain.