Skip to content


Susi Ganesan and Others Vs. V. Elango - Court Judgment

LegalCrystal Citation
CourtChennai High Court
Decided On
Case NumberCrl.O.P.No. 15910 of 2016
Judge
AppellantSusi Ganesan and Others
RespondentV. Elango
Excerpt:
.....pending on file of trial court and quash same - complainant/accused used aforesaid lyrics composed by him in their film as if it was composed by one and released film complainant had lodged private complaint before trial court for an offence section 63 of act, 1957 and sections 120-b, section 34 ipc hence this criminal original petition court held - rightsof complainant have still not been crystallised, as suit was pending - it was not case of complainant that he had composed particular song in its entirety - even in order passed, judge had merely stated that there are prima facie materials to show that complainant must have composed five lines out of ten lines, he was said to have composed - this was only pallavi and not saranam - whole song will have saranam,..........by him as under: ( tamil ) 4. it is alleged by the complainant that the accused used the aforesaid lyrics composed by him in their film kandasamy , as if it was composed by one vivek and released the film. hence, the complainant has lodged a private complaint in c.c.no.3239 of 2009 before the vii metropolitan magistrate, george town, chennai for an offence u/s 63 of the copyright act, 1957 r/w sections 120-b and 34 ipc, challenging which the accused are before this court. 5. heard the learned counsel for the petitioners/accused and the learned counsel for the respondent/complainant. 6. admittedly, in this case, the complainant filed a civil suit in c.s.no.36 of 2009 against the accused for declaration, that he alone is entitled to exploit all the rights in respect of the aforesaid.....
Judgment:

(Prayer: Criminal Original Petition filed under Section 482 Cr.P.C. to call for the records pertaining to C.C.No.3239 of 2009 pending on the file of the VII Metropolitan Magistrate, George Town, Chennai, and quash the same.)

1. This petition has been filed to call for the records pertaining to C.C.No.3239 of 2009 pending on the file of the VII Metropolitan Magistrate, George Town, Chennai, and quash the same.

2. For the sake of convenience, the petitioners and the respondent are referred to as accused and complainant respectively.

3. The complainant is an Advocate practising in the High Court and is said to be a Tamil lyricist. It is his case that the accused engaged the services of the complainant to pen a song for their Tamil film Kandasamy , after explaining to him the situation. Even according to the complainant, he prepared a part of the lyrics, namely the pallavi portion for the song and read out the lines to the first accused on 10.07.2007 over phone. It is his further case that on 11.07.2007, he recorded the part of the lyrics in a Compact Disc [CD] along with the tune for the song and gave it to the first accused. Admittedly, according to the complainant, he had framed the lyrics conceived by him as under:

( Tamil )

4. It is alleged by the complainant that the accused used the aforesaid lyrics composed by him in their film Kandasamy , as if it was composed by one Vivek and released the film. Hence, the complainant has lodged a private complaint in C.C.No.3239 of 2009 before the VII Metropolitan Magistrate, George Town, Chennai for an offence u/s 63 of the Copyright Act, 1957 r/w Sections 120-B and 34 IPC, challenging which the accused are before this Court.

5. Heard the learned counsel for the petitioners/accused and the learned counsel for the respondent/complainant.

6. Admittedly, in this case, the complainant filed a civil suit in C.S.No.36 of 2009 against the accused for declaration, that he alone is entitled to exploit all the rights in respect of the aforesaid lyrics. The complainant also prayed for an interim injunction restraining the accused from infringing his rights by using the aforesaid lyrics in their film Kandasamy .

7. A learned single Judge of this Court, by order dated 18.04.2009, gave a finding that there are prima facie materials to show that the complainant had composed the pallavi portion [the first portion of the aforesaid lyrics] and granted interim injunction as prayed for only in respect of the first portion. The accused took the matter to a Division Bench of this Court, wherein, the order dated 18.04.2009 passed by the learned single Judge was modified vide order dated 30.04.2009, as follows:

Heard the learned counsel for the petitioner as well as the respondent, who appeared in person. As the court does not find time to hear both the counsel as to the interim order, we propose to make the following arrangement till this petition is disposed of on the next adjourned date. The order made in Application No.21 of 2009 in C.S.No.36 of 2009 dated 18.4.2009 is suspended subject to the condition that the petitioners shall also display the name of the respondent in the title along with one Mr.Vivega as the author of the Pallavi in the song starting "Hey excuse me Mr.Kandhasamy". Post the matter on 12.6.2009 for further orders. The petitioners are also at liberty to indicate that the name of the respondent is included as per the directions of the Court."

8. After the summer vacation, further orders were passed on 29.06.2009 in the appeal filed by the accused, which is as follows:

The appellant is directed to show the name of Mr.V.Elango as lyricist in the rolling titles in respect of the Pallavi under dispute in the bracket of the song starting "Excuse me Mr.Kandasamy.

9. After these orders were passed, the complainant has filed the present complaint against the accused on 01.06.2009, alleging infringement of his copyright. The suit filed by the complainant in C.S.No.36 of 2009 is still pending on the file of this Court and there has not been final adjudication in this regard.

10. Learned counsel for the accused submitted that, even going by the averments in the complaint, according to the complainant, he had composed the said lyrics on 10.07.2007, but he chose to file the suit in C.S.No.36 of 2009 only in the year 2009, when the film Kandasamy was about to be released, which only shows his mala fide intention. That apart, he contended that even according to the complainant, he had composed only ten lines of the song, out of which, injunction order was granted only in respect of five lines, which is under dispute in C.S.No.36 of 2009 and therefore, the present prosecution is a clear abuse of process of law.

11. Per contra, learned counsel for the complainant submitted that the learned single Judge of this Court has given a finding that five lines have been composed by the complainant and when the complaint discloses the commission of a cognizable offence, the same should not be quashed. In support of this contention, he relied upon the following judgments:

1. State of Haryana and others v. Bhajan Lal and others [(1992) SCC (Cri) 426]

2. M.N.Damani v. S.K. Sinha and others [(2001) SCC (Cri) 823]

3. State of Maharashtra and others v. Ishwar Piraji Kalpatri and others [AIR 1996 SC 722]

4. Mushtaq Ahmad v. Mohd.Habibur Rehman Faizi and other [AIR 1996 SC 2982]

5. Vinod Raghuvanshi v. Ajay Arora and others [(2013) 10 SCC 581]

12. It is true that the Court should zealously protect the copyright of the individual citizens. In this case, the complainant is an Advocate and he is presumed to know the law. According to him, he composed ten lines and read them out to accused over phone, but did not enter into any formal agreement with the accused in that regard. Even according to the complainant, the accused were showing those pieces in the trailer and in advertisement, in which the name of the complainant was not shown in the lyrics much prior to the release of the film. Strangely, the complainant did not choose to protest then and instead, when the movie Kandasamy was about to be released in 2009, he filed the suit, as stated above.

13. As contended by the learned counsel for the accused, the rights of the complainant have still not been crystallised, as the suit in C.S.No.36 of 2009 is pending. It is not the case of the complainant that he had composed the particular song in its entirety. Even in the order passed in C.S.No.36 of 2009, the learned Judge has merely stated that there are prima facie materials to show that the complainant must have composed five lines out of ten lines, he is said to have composed. This is only pallavi and not saranam. The whole song will have saranam, which will be the crux of the lyrics, the pallavi being the frills. Viewed from that perspective, in the considered opinion of this Court, the present prosecution launched by the complainant is surely an abuse of process of law.

Accordingly, this petition is allowed and the prosecution in C.C.No.3239 of 2009 pending on the file of the VII Metropolitan Magistrate Court, George Town, Chennai is hereby quashed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //