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M/S. Jak Communications Pvt. Ltd vs M/S. Sun Tv Network Limited Rep. By ... on 27 April, 2010
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[Complete Act]
Central Government Act
Section 14 in the Copyright Act, 1957
1[14. Meaning of copyright.—For the purposes of this Act, “copyright” means the exclusive right subject to the provisions of this Act, to do or authorise the doing of any of the following acts in respect of a work or any substantial part thereof, namely:— tc "1[14. Meaning of copyright.—For the purposes of this Act, “copyright” means the exclusive right subject to the provisions of this Act, to do or authorise the doing of any of the following acts in respect of a work or any substantial part thereof, namely\:—"