Karnataka HC: Can’t Provide Free Bus Service to Enable Voters to Reach Polling Booth  ||  Gau. HC Declares Levy of Court Fee at the rate of 7% for Grant of Probate as Unconstitutional  ||  Cal. HC: Can’t Say Retracted Statement to be Involuntary Without Being Examined by Court  ||  Supreme Court: Union Directed to Deport 17 Foreigners in Assam’s Transit Camps  ||  Recommendations Made by Gujarat HC for Promotions of Judicial Officers Upheld by Supreme Court  ||  SC: Can’t Charge Friends/Relative for Offence of Bigamy by Mere Presence in Second Marriage  ||  ICAI Rule Limiting Number of Tax Audits by Chartered Accountants Every Year Upheld by Supreme Court  ||  Supreme Court Explains 7 Sub-Rights that Must be Protected by State During Land Acquisition  ||  SC: Accused Can’t be Arrested by ED After Special Court has Taken Cognizance of PMLA Complaint  ||  SC: Employees Filing Writ Petitions Against Air India After its Privatisation, Not Maintainable    

Bikram’s Yoga College of India, L.P. and Bikram Choudhury v. Evolation Yoga, LLC and others - (08 Oct 2015)

US Court of Appeal holds sequence of yoga poses not copyrightable

Intellectual Property Rights

A Court of Appeal in the United States of America ruled that the sequence used in ‘hot yoga’ classes was a process intended to improve people's health, and wasn’t covered under copyright. Hot yoga is performed in a room heated to about 105 degrees (that’s Fahrenheit, or as most Indians know it, summertime) and includes 26 postures and two breathing exercises performed for 90 minutes. Dismissing the appeal for many reasons, the Court held the “particularly beautiful and graceful” postures could not be classified as choreographic work and were excluded under Section 102(b) of the Copyright Act, 1976.

Tags : COPYRIGHT   YOGA   HOT   CHOREOGRAPHIC  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved