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    

Delhi HC Directs Saregama India to Deposit Rs 20 Lakh over Copyright Dispute With Zee Ent. - (26 Dec 2016)

Delhi High Court has asked Saregama India Ltd, accused by Zee Entertainment Enterprises Ltd of infringing its copyright, to deposit Rs 20 lakh for playing and allowing users to download songs of 29 movies from its websites.

Tags : DELHI HIGH COURT   SAREGAMA   ZEE   COPYRIGHT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved