Mobile View
Main Search Advanced Search Disclaimer
Citedby 21 docs - [View All]
Cinemaster vs State on 7 May, 2010
Ou vs H on 6 March, 2012
Sk. Zaharul Islam vs Umakanta Khadiratna And Anr. on 29 July, 1991
M.G.Aswathanarayana Setty vs State Of Karnataka on 24 July, 2013
Espn Star Sports vs Global Broadcast News Ltd. & Ors. on 26 September, 2008

User Queries
[Complete Act]
Central Government Act
Section 64 in the Copyright Act, 1957
64. Power of police to seize infringing copies.—1[
(1) Any police officer, not below the rank of a sub-inspector, may, if he is satisfied that an offence under section 63 in respect of the infringement of copyright in any work has been, is being, or is likely to be, committed, seize without warrant, all copies of the work, and all plates used for the purpose of making infringing copies of the work, wherever found, and all copies and plates so seized shall, as soon as practicable, be produced before a Magistrate.] tc "64. Power of police to seize infringing copies.—5[(1) Any police officer, not below the rank of a sub-inspector, may, if he is satisfied that an offence under section 63 in respect of the infringement of copyright in any work has been, is being, or is likely to be, committed, seize without warrant, all copies of the work, and all plates used for the purpose of making infringing copies of the work, wherever found, and all copies and plates so seized shall, as soon as practicable, be produced before a Magistrate.]"
(2) Any person having an interest in any copies of a work 2[, or plates] seized under sub-section (1) may, within fifteen days of such seizure, make an application to the magistrate for such copies 2[or plates] being restored to him and the Magistrate, after hearing the applicant and the complainant and making such further inquiry as may be necessary, shall make such order on the application as he may deem fit. tc "(2) Any person having an interest in any copies of a work 1[, or plates] seized under sub-section (1) may, within fifteen days of such seizure, make an application to the magistrate for such copies 1[or plates] being restored to him and the Magistrate, after hearing the applicant and the complainant and making such further inquiry as may be necessary, shall make such order on the application as he may deem fit."