All. High Court Explains ‘Prima Facie Satisfaction’ of Magistrate Before Summoning/Issuing Process  ||  Kar. HC: Self-Acquired Property Thrown in Common Hotchpot Shall be Treated as Joint Family Property  ||  Bom. HC: Candidates Converting to EWS After Striking Down of SEBC Act Ineligible For Age Relaxation  ||  Del. HC: DDA & MCD Must Put Structural Reforms In Place to Deal With Issue of Illegal Construction  ||  Delhi High Court Dismisses Plea Seeking to Block Article Published By The Print on RAW  ||  Supreme Court: Apple Not Responsible to Trace Stolen Iphone Through Unique Identity Number  ||  Del. HC: Mitsubishi Corporation Can’t Deduct TDS on The Amount Not Chargeable to Tax in India  ||  Delhi HC: Prospective Adoptive Parents Can't Demand Their Choice on Which Child to Adopt  ||  Supreme Court: Termination of Woman Nursing Officer on Grounds of Her Marriage is Unconstitutional  ||  Supreme Court: Accused Absolved of Charges Under IPC Can’t Be Charged Under UP Gangsters Act    

SC to WhatsApp: Widely Publicise That Users Aren't Bound to Accept 2021 Privacy Policy - (02 Feb 2023)

CIVIL

Supreme Court Constitution Bench has directed WhatsApp to widely publicise its stand that WhatsApp users in India don’t have to accept its 2021 privacy policy in order to use it, and app’s functionality would remain unaffected till Data Protection Bill comes into existence.

Tags : SUPREME COURT   CONSTITUTION BENCH   WHATSAPP   DATA PROTECTION BILL   PRIVACY POLICY  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved