Copyright Act, 1957


Section
Section Title
  Preamble

CHAPTER I           Preliminary
  1 Short title, extent and commencement View Judgements
  2 Interpretation View Judgements
  3 Meaning of publication View Judgements
  4 When work not deemed to be published or performed in public View Judgements
  5 When work deemed to be first published in India View Judgements
  6 Certain disputes to be decided by Copyright Board View Judgements
  7 Nationality of author where the making of unpublished work is extended over considerable period View Judgements
  8 Domicile of corporations View Judgements

CHAPTER II           Copyright Office And Copyright Board
  9 Copyright Office View Judgements
  10 Registrar and Deputy Registrars of Copyrights View Judgements
  11 Copyright Board View Judgements
  12 Powers and procedure of Copyright Board View Judgements

CHAPTER III           Copyright
  13 Works in which copyright subsists View Judgements
  14 Meaning of copyright View Judgements
  15 Special provision regarding copyright in designs registered or capable of being registered under the Designs Act, 1911 View Judgements
  16 No copyright except as provided in this Act View Judgements

CHAPTER IV           Ownership of Copyright and the Rights of the Owner
  17 First owner of copyright View Judgements
  18 Assignment of copyright View Judgements
  19 Mode of assignment View Judgements
  19A Disputes with respect to assignment of copyright View Judgements
  20 Transmission of copyright in manuscript by testamentary disposition View Judgements
  21 Right of author to relinquish copyright View Judgements

CHAPTER V           Term of Copyright
  22 Term of copyright in published literary, dramatic, musical and artistic works View Judgements
  23 Term of copyright in anonymous and pseudonymous works View Judgements
  24 Term of copyright in posthumous works View Judgements
  25 Term of copyright in photographs View Judgements
  26 Term of copyright in cinematograph films View Judgements
  27 Term of copyright in sound recordings View Judgements
  28 Term of copyright in Government works View Judgements
  28A Term of copyright in work of public undertakings View Judgements
  29 Term of copyright in works of international organisation View Judgements

CHAPTER VI           Licences
  30 Licences by owners of copyright View Judgements
  30A Application of Section 19 and 19-A View Judgements
  31 Compulsory licence in works withheld from public View Judgements
  31A Compulsory licence in unpublished Indian works View Judgements
  32 Licence to produce and publish translations View Judgements
  32A Licence to reproduce and publish works for certain purposes View Judgements
  32B Termination of licences issued under this Chapter View Judgements

CHAPTER VII           Copyright Societies
  33 Registration of copyright society View Judgements
  34 Administration of rights of owner by copyright society View Judgements
  34