G. R RAJU Vs. ZEE TELUGU ZEE TELE FILMS LTD ,HYDERABAD
LAWS(MAD)-2020-11-160
HIGH COURT OF MADRAS
Decided on November 05,2020

G. R Raju Appellant
VERSUS
Zee Telugu Zee Tele Films Ltd ,Hyderabad Respondents

JUDGEMENT

C.V.KARTHIKEYAN, J. - (1.) The suit had been filed seeking a declaration that the plaintiff is the copy right owner of the movies Rao Gopal Rao , Rendu Jadala Seetha , Jananee Janma Boomi and Merupu Daadi with exploitation rights for commercial and non-commercial purposes for theatrical and non-theatrical medias, including Video rights, world Satellite rights, Cable TV rights, DVD and such other rights including web based technology rights and also broad casting rights in All India Radio and other stations and any other rights including the future scientific advancement and technological rights for the territories of entire world including India for a period of 99 years from 31.01.2001 and for a permanent injunction restraining the first and second defendants from infringing the rights of the plaintiff over the said movies and for costs of the suit.
(2.) The plaintiff claimed that the third defendant G.Radhakrishna, Proprietor, Sree Brahmarambika Films at Bangalore was the producer of the Telugu movies Rao Gopal Rao , Rendu Jadala Seetha , Jananee Janma Boomi and Merupu Daadi . On 31.01.2001 by way of a written agreement, the third defendant had assigned their exclusive copy rights in the said movies in favour of the plaintiff for exploitation in all forms, including theatrical and non-theatrical medias, including Video rights, world Satellite rights, Cable TV rights, DVD and such other rights including web based technology rights and also broad casting rights in All India Radio and other stations and any other rights including the future scientific advancement and technological rights for the territories of entire world including India for a period of 99 years from 31.01.2001.
(3.) The plaintiff had paid a total consideration of Rs.50,000/-. This has also been acknowledged by the third defendant by way of a receipt dated 07.02.2001. It was stated that the first and second defendant had illegally telecasted one of the movies, namely, Rao Gopal Rao and therefore, the plaintiff sent a telegram on 24.06.2008 through their lawyer. It was stated that since the plaintiff has the exclusive copy right over the said movies, the first and second defendants should be prevented from telecasting the same. It was under these circumstances that the suit had been filed.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.