Kerala HC: Can’t Condone Delay in Approaching Revision Authority Under Income Tax Act  ||  Karnataka HC: Scope of Judicial Review in Contractual Matters is Extremely Limited  ||  Bom. HC: Release of Film ‘Hamare Baarah’ Permitted After Agreement on Deletion of Certain Portions  ||  All. HC: Without Magistrate’s Permission, Investigation into Non-Cognizable Offence Illegal  ||  Himachal Pradesh High Court: Timeline Cannot be Imposed on Speakers to Decide Resignations of MLAs  ||  Ker. HC: In Quashing Proc. Courts to Look at All Circumstances to See if Case Initiated With Malice  ||  Kar. HC: Women Epicentres of Family Life, Deserve Preferential Treatment in Matters Relating to Bail  ||  Ker. HC: Order Holding Malabar Parota Similar to Bread and Exigible at 5% GST, Stayed  ||  Special Lok Adalat to be Organized by the Supreme Court from July 29  ||  Cal. HC: Bengal Govt. to Ensure Reservation in all Public Employment to Transgender Persons    

Supreme Court Directs Tech Giants to Develop Firewalls to Check Offensive Material - (02 Feb 2017)

Supreme Court has directed Internet search engines Google, Microsoft and Yahoo and social media sites Facebook and WhatsApp to develop a "firewall" of the kind evolved in China to prevent by default uploading of offensive material, like rape and gang-rape videos.

Tags : SUPREME COURT   GOOGLE   MICROSOFT   FIREWALL  

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