Section 2   [ View Judgements ]

Definitions


In this Act, unless the context otherwise requires:-



(a) "cinematograph film" has the same meaning as in the Cinematograph Act, 1952 (37 of 1952).;



(b) "feature film" means a full length cinematograph film produced wholly or partly in India with a format and a story woven around a number of characters where the plot is revealed mainly through dialogues and not wholly through narration, animation or cartoon depiction and does not include an advertisement film;



(c) "prescribed" means prescribed by rules made under this Act;



(d) "producer", in relation to a feature film, means:-



(i) the producer of such film; or



(ii) where the application for a certificate in respect of such film under section 4 of the Cinematograph Act, 1952 (37 of 1952), is made by any other person, such other person.



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