Cal HC: Death to be Presumed of Employee Untraceable for 7 Years, Heirs Entitled to Terminal Benefit  ||  Bom. HC: One-Week Bail Granted to Life Convict to Appear in Entrance Test  ||  Delhi High Court: Victim Cannot Seek Right to be Impleaded in Criminal Revision  ||  All. HC: Extension of Limitation Under A&C Act Can’t be Sought if Party Aware of Contents of Award  ||  Delhi High Court: Material on Which Prosecution Bases its Case Cannot be Disclosed in Parts  ||  Del. HC: Requisite Documents Forming Basis of Show Cause Notice Must be Provided to the Party  ||  Delhi HC: Sensitization of Trial Court Judges Required in Pronouncing Judgements on Conviction  ||  Uttarakhand High Court’s Order for its Relocation Outside Nainital, Stayed by Supreme Court  ||  Suo Motu Cognizance Taken by Gujarat High Court of Fire Accident at TRP Gaming Zone in Rajkot  ||  Ker. HC: Can’t Recall Child Witness to Fill Up Lacuna and Omission in Evidence of Accused    

Manupatra Browser Search - (26 Oct 2015)

Manupatra has released a new feature called Manupatra Browser Search. Enabled by installing an extension into eligible browsers (Chrome, Firefox and Internet Explorer), Manupatra Browser Search provides results for searches you perform on popular search engines, using the same keywords and on the same page. The results reflect the ten most relevant search results using the keywords. Subscribers can access the full judgment by clicking on any of the results. Click here to read more.

Tags : MANUPATRA   BROWSER   SEARCH  

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