Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship  ||  Calcutta HC: No Penal Proceedings Attracted if Bona-Fide Mistake Occurs in Court Reporting  ||  Bombay HC: Can’t Entertain Application Increasing Valuation of Suit if Pecuniary Jurisdiction Lost  ||  Bom. HC: Information of Previous Bail Applications And Orders to Be Give in All Bail Applications  ||  Cal. HC: Clause in GCC Specifying App. of Officers For Arbitration Violative of S. 12(5) of A&C Act  ||  Cal HC: High Court Lacks Jurisd. When Application u/s 9A of A&C Act Filed Before Commercial Court    

Manupatra Webinar: Making best of Act Search - (10 Sep 2015)

Registration for Manupatra's Webinar on the 10th of September, 2015 is open. Conducted from 4.00pm to 4.30pm, the talk will focus on making best use of 'Act Search' in Manupatra to find legislation, and highlight some lesser known features that can make research faster and more effective. Registrants are welcome to email queries they would like addressed during the session to contact@manupatra.com or call 1-800-103-3550. To register for the Webinar, please visit http://webinar.manupatra.in/.

Tags : WEBINAR   10   SEPTEMBER   2015  

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