Ker. HC: Can’t Recall Child Witness to Fill Up Lacuna and Omission in Evidence of Accused  ||  SC: No Direction to ECI to Publish Info. Regarding Disclosure of Final Data of Voter Turnout  ||  BCI Issues Circular Regarding Implementation of Set of Reforms in Legal Education  ||  SC: Can’t Treat Prosecution’s Version as Gospel Truth in POCSO Cases  ||  Supreme Court: Bail Matters Should Rest and End With High Courts  ||  MP HC: Can Allow Filing of WS Beyond Limitation Period if Exceptional Circumstances are Made Out  ||  ChatGPT Used by Manipur High Court for Research to Pass Order  ||  All. HC: Cost Imposed on Party for Filing False Affidavit Before Authority to Grab Widow’s Property  ||  SC: Can’t Set Aside Conviction if Statement of Accused Not Used for Evidence While Cross-Examination  ||  Cal. HC: POSH Committee to Re-Consider Complaint Dismissed for Being Barred by Limitation    

Ninth Circuit Sets Fair Use Guideline through YouTube ‘Dancing Baby’ Copyright Ruling - (24 Sep 2015)

On clash over copyright in “dancing baby” case, United States Court of Appeals for Ninth Circuit, in San Francisco has held that copyright holder must consider fair use before sending takedown notice under Digital Millennium Copyright Act.

Tags : NITED STATES COURT OF APPEALS FOR NINTH CIRCUIT   “DANCING BABY” CASE  

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