TEILANG NONGRUM Vs. STATE OF MEGHALAYA
LAWS(MEGH)-2020-11-11
HIGH COURT OF MEGHALAYA
Decided on November 16,2020

Teilang Nongrum Appellant
VERSUS
STATE OF MEGHALAYA Respondents

JUDGEMENT

W.Diengdoh, J. - (1.) This matter was taken up via virtual hearing.
(2.) The facts leading to the filing of this instant petition before this Court is that on 10.07.2019, the Respondent No 2 has lodged an FIR against the Petitioner herein alleging that the Petitioner without any authority had used the audio of a song sung, composed and produced by the Respondent No 2 titled 'Hapneh iaphi Khun' in his upcoming Khasi movie titled 'Kaei ka Jingieid', the video of which he has created and has uploaded the same in his YouTube channel styled as 'Teilang Nongrum Channel'.
(3.) Accordingly, a criminal case was registered as Nongpoh PS Case No 142(8) of 2019 u/s 63 of the Copyright Act, 1957 and proceedings thereon commenced.;


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