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Value Enhancements 2014


  Judge Bench Filter
 
  Search Analytics
 
  Judge Analytics
 
  Manupatra Connect
 
  Manupatra Outlook Connect
 
  Store Document on Cloud
 

Judge Bench Filter

 
  • Go to my preferences under my home.
  • Check the judge bench option under navigator preferences (fig 1)
 
fig (1)
 
  • Perform any search
  • Filter your results using judge bench filter (fig 2).
 
fig (2)
 
 

Search Analytics

 

Search Analytics is traditional case law research with visualization which shows the relationship between the cases

  • Click on Analytics
  • Click on Search Analytics
  • Run a search query through search analytics interface.
  • You may choose to check the synonym box to expand your search results
  • The search analytics search shows you the top 70 most relevant cases which appear in list form on the right of the screen.
  • The result list on the right provides brief details of each case, containing name of parties, date of decision, keywords and the number of times the case has been cited in Manupatra database.
  • Hovering over a case in this list  highlights the case in the graphical display on the left.
  • A visual display of all 70 results appear on the left of the screen, wherein the cases are represented by circles of varying sizes .  The size of the circle indicates the importance of the case based on how many times it has been Cited In cases appearing in Manupatra database. 
  • You can play around with the graphical display to see how cases in your result list are related to each other. The lines joining the circles, show you how the cases are interrelated.
  • The top half of the graph displays the results from Supreme Court and bottom half displays the results from all high courts clubbed together.
  • The bottom graphic features a timeline of your search results, showing which years had the most cases that fall under your search. 

 

Judge Analytics

 

Gives the analytics of judgments written by the Hon’ble judges of Supreme Court & Delhi High Court (other courts coming soon).

The tool helps you to analyse the number of judgments written by each judge, how many times they are cited by other judges, pattern of them citing the other judges and how many times they are citing other judges. Apart from the absolute number the tool gives the % break up.

  • Judgments written by the Hon’ble Judge [includes the judgments written in a division bench or higher bench judgment)  Eg Justice Alagiriswami has written 130 judgments.
  • No of judgements in which X judge is Cited by other brother judges in judgments written by them. Eg, Justice Alagiriswami’s judgments have been cited in 111 judgments
  • A. ALAGIRISWAMI Cites : this gives the statistics of how many times (and % thereof) each judge has been cited by Justice Alagiriswami in judgments written by him. Eg. In 22 cases (8.24% ) written by Justice Alagiriswami, he has cited Justice Gajendradarkar.
  • A. ALAGIRISWAMI is Cited by: this gives the statistics of how many times Justice ALAGIRISWAMI is Cited by other brother judges in judgments written by them. Eg. Justice S B Sinha has cited Justice Alagiriswami 20 times (5.7% ) in cases written by him.
  • Judgments Written: Lists the judgments written by the X judge. Read the full text of the judgment by clicking on the link.
  • Judgments Cited: Lists the judgments cited by the X Judge in judgments written by him. Read the full text of the judgment by clicking on the link.

 

Manupatra Connect

 

About the feature:
Allows user to search across www.manupatra.com using google's chrome extension.

Manupatra Chrome Connect is a service from Manupatra designed to help you stay connected with snapshots of legal events on all working days.

Manupatra Chrome Connect is a rich internet application that resides on your chrome browser and is managed by the server component of our platform. It helps Manupatra subscriber to search in Manupatra database while reading any webpage.

Key features:

  • This service is only for Manupatra subscribers and takes only seconds to install.

  • Manupatra Chrome Connect allow to search Manupatra database case laws, citations, etc.

  • Simply highlight the text while reading a webpage and click on Manupatra Chrome Connect, you would be able to read judgments based on the highlighted terms from Manupatra.

  • It does not interfere with your work. Search results remains in your Browser.

 
 

Manupatra Outlook Connect

 

About the feature: Users can now seamlessly access content and resources from Manupatra and the open Web from their MS Outlook while reading or composing email.

How to use:

  • Highlight the text in your email (reading or composing) you want to search and click on Manu Search Icon appearing in Add Ins Menu.
  • You will be prompted to Login to Manupatra.
  • Please enter your Manupatra Sign In and password ensure no one is logged in with the same Sign in else it will give you “The session is already active” message.

  • Once you Login successfully you will be able to see the search results for your highlighted query. This will be a free text search and by default it will show results from Supreme Court. If you wish to see the results from other courts please select the court from Select Court dropdown. The list of courts you can see as per your subscription plan.
  • You can also choose to search within the Appellant/Respondent (Field Search) ,Citation and on the Web as well.
  • Also before closing the mail item, please do not forget to Sign out from Manupatra in the right frame.
 
 
  • Click on any of the document title to see the full text.
  • To copy any matter from search results, can drag and drop the text from the results/documents to your word file by highlighting the text and dragging the text to the cursor position.This saves you typing.
 
 
 
 
 

Store Document on Cloud

Now upload any document from Manupatra to your cloud account(e.g. Dropbox/Google Drive) at a button click.

  • Click on cloud icon http://www.manupatrafast.com/pers/images/Cloud_icon.jpg (bottom icons) from documents page to upload the document to your cloud account.
  • Click on the respective buttons (Dropbox/Google Drive) to Save the document to your cloud account.
  • Google Drive works with below mentioned browser
    • Chrome, Firefox, Safari, Internet Explorer (only IE9 and IE10)
  • Dropbox works with below mentioned browser
    • Internet Explorer 8+, Chrome, Safari 3+ , Firefox 3+, Opera 9+
 

Value Enhancements 2013


  Search in Search Results
 
  Filter Results By
 
  Floating Navigation
 
  Manu Cite
 
  Court Selection
 
  Manupatra Search Alert Feature
 
 

Search in Search Results

Search in Search Results – Search bar to Refine your search now appears on top of your document to enable you to Refine your search while reading a document. You don’t need to go back to Results page to search in search results.

 

Filter Results By

Filter Results By now has 2 more options to make your search easy

  • Industry view Judgments under a particular industry e.g. Agriculture agro products.
  • Publisher view Judgments published by a specific publisher e.g. AWR


 

Floating Navigation

Print, Save, E-mail, Go back to results, Find within Document, Go to top, Go to bottom icons now also appear on right bottom of the page on mouse roll over. Take your cursor to the right bottom of the page for these to appear. No need to scroll to top of the page anymore.


 

Manu Cite

Manu Cite: A gear like icon Settings is shown beside every manuid mentioned/linked in a document, which when clicked displays the number of times the judgment has been cited in other judgments. The treatment of the subject case in other cases is also depicted. Manu Cite when clicked from the top bar displays a sorted view of all the manuids mentioned in the selected judgment along with their cited count and treatment in other cases.

 

Court Selection

Court Selection in Manu Search: You can now choose to search in only Indian Courts or International Courts by making a selection from the dropdown. By default (court filter is unchecked) it will show results from both Indian and International Courts.


 

Manupatra Search Alert Feature

 

On www.manupatra.com you can save your search and use self explanatory nomenclature to name the saved search.

NOW you can also set an ALERT to get results for your search query from the new documents which are added on site every day.

Eg. if you did a search for “gender justice” as a phrase and saved it under the name ‘gender justice’, you can now set an alert wherein,
every time a new document is uploaded with “gender justice “ as a phrase you will get an email alert with brief details of the document.


How to Use the Search Alert Feature

  • Login to www.manupatra.com site as a subscriber and click on Manage Search on you’re my Home Page as shown in fig 1 below.
 

Fig 1

 
  • Click on “Edit” link for the Search Name you wish to set an alert for. Select the number of Expiry Days ( this is number of days for which
    you wish to receive Alerts for the subject search query). Click on Update [under Edit option]. Then click on Enable to initiate the Alert.

    You can Disable the Alert at any point of time by clicking on Disable button against the Search Name.
    You can only set upto 5 alerts from your saved searches.

 
 

Fig 2

 
  • Once the Alert is successfully Enabled, you will start receiving the Alerts on your registered email id as and when any judgment is uploaded
    on www.manupatra.com which contains your search query for which you have set the Alert. The email intimation will contain details of
    the document which you can access by Signing on to www.manupatra.com.
 
Every user can set up to 5 Alerts at any point of time.
 
 

Value Enhancements 2012


  Ministry Wise Bare Acts listing
 
  Bar Chart
 
  Sticky Notes
 
  Manu Instant
 
  Query Definition
 
  Commentary link from Bare Acts
 
  New feature Judgment from Bare Acts
 
  Manupatra Word Connect
 
  Subject Wise Bare Acts Listing
 
  Search History Map
 
  Act Search in Combination with More than One Act
 
  Citing Reference Graph
 
  Timeline
 
  Search Commentary
 
  Kapture
 
  New Version of Manuclip
 
  My Notepad New Version
 
  My Preferences
  International Database available on Manupatra
 Case Law Search By Case Number 
 Revamped Draft Deed & Agreement Module with Commentary
 Citing Reference in Notifications & Circulars 2011 & onwards
  Indian Law Reports of Kerala, Himachal Pradesh, Calcutta, Bombay, Chennai, Allahabad & Cuttack included.
 State bare Acts- database enhanced with additions in the states of Orissa, H.P, Assam, Tamilnadu, Uttar Pradesh, Punjab etc.
 Judgments & Orders of Competition Commission of India.
  Judgments of Orders of Cyber Appellate Tribunal & Armed forces Tribunal
 
  Personalised your searches and saved searches in case of IP access
 
 

Manupatra Search Alert Feature

 

On www.manupatra.com you can save your search and use self explanatory nomenclature to name the saved search.

NOW you can also set an ALERT to get results for your search query from the new documents which are added on site every day.

Eg. if you did a search for “gender justice” as a phrase and saved it under the name ‘gender justice’, you can now set an alert wherein,
every time a new document is uploaded with “gender justice “ as a phrase you will get an email alert with brief details of the document.


How to Use the Search Alert Feature

  • Login to www.manupatra.com site as a subscriber and click on Manage Search on you’re my Home Page as shown in fig 1 below.
 

Fig 1

 
  • Click on “Edit” link for the Search Name you wish to set an alert for. Select the number of Expiry Days ( this is number of days for which
    you wish to receive Alerts for the subject search query). Click on Update [under Edit option]. Then click on Enable to initiate the Alert.

    You can Disable the Alert at any point of time by clicking on Disable button against the Search Name.
    You can only set upto 5 alerts from your saved searches.

 
 

Fig 2

 
  • Once the Alert is successfully Enabled, you will start receiving the Alerts on your registered email id as and when any judgment is uploaded
    on www.manupatra.com which contains your search query for which you have set the Alert. The email intimation will contain details of
    the document which you can access by Signing on to www.manupatra.com.
 
 

Ministry Wise Bare Acts listing

 

About the feature: Manupatra has introduced  Ministry Wise Bare Acts listing.   The Ministry classification of Bare Acts will enable the user to understand the area of law to which a particular law/ legislation is related to a particular ministry.

How to use:

  • Go to Bare Act TOC. Click on Ministry wise link, it will show the list of ministries.
  • Click on any of the Ministry, it will open the list of Acts of that particular ministry.


 
 
 
 
 

Bar Chart

 

Chronological listing of Bare Acts / Statutes shows the Bar Chart which gives yearwise listing of the Bare Act. One can click on the number appearing on the Bar to view Acts appearing in that year.

 
 

Sticky Notes

 

About the feature: Users can now mark comments, add a note as well as highlight any portion of text while reading the judgement, as per their personal requirement, for future reference.

  • Open any judgement and click on the “Sticky Note” below “Sign Off” as shown below .
  • You will notice sticky note control panel appearing on the right of the judgement.
  • To start highlighting any text, select the pen-pad icon from the top options as shown here & select the text in the judgment.
    Using the tool bar you can select the colour/style for your highlighted text portion.  User have an option of Bold, Italic and underline.
    They can also change the font type.
 
Then right click on the icon and select “Add Note” option to get a panel on which you can start writing your notes/comments, as shown below.
To save the comment, click close button.
You will notice your saved note appearing on the right hand side panel under the comment’s list
 
 
Note: This feature is only available for non-I.P. users
 
 

Manu Instant

 

About the feature: Manupatra has introduced a new feature Manu Instant.

Objective of the feature:

  • This gives a quick bird’s eye view on editorial enhancements exclusively drawn out from the raw text.
  • The user can now read essential fields like Case Note (based on which an user may decide to read the full text), cases referred with appropriate context of reference, equivalent citations etc.

How to use:

  • To see the Manu Instant  take the mouse over the results, a blue colour double arrow icon  will appear on the mouse over of the result. Click on the icon to see the value adds instantly.
  • To close the Manu Instant click on the cross button  appearing on the left side of Manu Instant  window.
  • The user can also take a print of details as available in the Manu Instant window.

 

Query Definition

 

About the feature: Manupatra has introduced a new feature Query Definition. This feature will help user to see the definition of the query words.

How to use:

  • To see the query definition take the mouse over the search word appearing with “You have searched for:”. A popup will appear with the dictionary meaning.

 

Commentary link from Bare Acts

 

About the feature: Manupatra has introduced a new feature Commentary link from bare acts. This feature will help user to see commentaries on a particular section from the Bare Acts in one click . Currently Manupatra has 21 commentaries mentioned below.

How to use:

1. Go to TOC under Bare Act there is a separate node of Commentaries/ Treatises click on this. Select Commentary form the drop down. You can search free text or select the provision form the drop down & then click on search.

    2.
  • Go to Bare Act TOC. Click on Alphabetical/chronological/Subject wise link. A page will open with list of section/orders/article etc of the act.
  • There will be a marron colour icon appearing across the each section/orders/article where the commentary available. Click on the icon to see the commentary of that particular section/orders/article.

 

New feature Judgment from Bare Acts

 

About the feature: Manupatra has introduced a new feature Judgment from Bare Acts. This feature will help user to see judgments on a particular section from the Bare Acts in one click .

How to use:

  • Go to Bare Act TOC. Click on Alphabetical/chronological/Subject wise link. A page will open with list of section/orders/article etc of the act.
  • There will be an icon across the each section/orders/article. Click on the icon to see the judgments on that particular section/orders/article.

 

 

Manupatra Word Connect

 

About the feature: Users can new seamlessly access content and resources from Manupatra, the open Web and Word files on their desktop.

How to use:

  • Highlight the text in your doc file you want to search and click on Manu Search Icon appearing in Add Ins Menu.
  • You will be prompted to Login to Manupatra.
  • Please enter your Manupatra Sign In and password ensure no one is logged in with the same Sign in else it will give you “The session is already active” message.

  • Once you Login successfully you will be able to see the search results for your highlighted query. This will be a free text search and by default it will show results from Supreme Court. If you wish to see the results from other courts please select the court from Select Court dropdown. The list of courts you can see as per your subscription plan.

  • You can also choose to search within the Appellant/Respondent (Field Search) ,Citation and on the Web as well.
  • Also before closing the word document please do not forget to Sign out from Manupatra in the right frame.

  • Click on any of the document title to see the full text.

  • To copy any matter from search results, can drag and drop the text from the results/documents to your word file by highlighting the text and dragging the text to the cursor position.This saves you typing.

 

 

Subject Wise Bare Acts Listing

 

About the feature: Manupatra has introduced  Subject Wise Bare Acts listing.   The subject classification of Bare Acts will enable the user to understand the area of law to which a particular law/ legislation is related to.

How to use:

  • Go to Bare Act TOC. Click on Subject wise link, it will show the list of subjects.
  • Click on any of the subject, it will open the list of Acts of that particular subject.


 

Search History Map

 

About the feature: This feature will assist the user to easily understand his last searches done in graphical format as well so that one can see the difference among those searches.

How it works:

  • Open Search history, click on the Map tab appearing on the page. On the left side of the frame you will see, your parent searches.
  • Tick on the checkboxes against any of the searches to see the history in graphical format. You can see multiple search graphs by selecting more than one checkbox from the left search history frame.
  • To go back to the listing format click on the List tab.

List Format


Map Format

How to use:

  • Take the mouse over the document sign , it will show you the title of the last document opened from that particular search.
  • You can also open the same document again by clicking on the document sign.
  • You can also click on the search query in the map to see the query results.

 

 

Act Search in Combination with More than One Act

 

How it works:

  • Under Legal Search option you can search two acts in combination, by clicking on Add more across the Act text box.
  • Another box will appear where you can type/choose second act to search in combination with the first act.


 

 
 

Citing Reference Graph

 

About the feature: This feature will assist the User in knowing as to in what perspective cases mentioned in a particular judgment were treated or considered by the Court delivering judgment.

How it works:

Open a judgment, go to Citing Reference template.
Click on any of the treatment (e.g. Discussed/Mentioned etc).
The popup will open up describing about the cases referred in this judgment and treatment given to those cases in Graphical format as well.


 

Case Law Search By Case Number

 

About the feature: User can search case by entering the Case Number.

How it works:

  • Click Legal Search
  • Third option as appearing under Miscellaneous Searches (Right frame of Legal Search Window) – under the heading: “Case law search by case number”
  • Click on Case law search by case number
  • Click will take the user to following options viz., Select Court, Enter Case Number (it should always be in desired format – eg. 1/2010). User may enter the date of decision.

Results: There may be multiple results against the case number entered. The User can identify the case he is looking for.

 

Timeline

 

This feature will give user a quick info on number of verdicts passed and as available in Manupatra database with the help of graphical representation. This feature will help the researcher/ user to form a statistical opinion on prevailing prominence of legal issue during a particular year range vis-a-vis verdicts passed by the respective Courts, Tribunals and Commissions, Notifications  as covered in Manupatra database.

The above mentioned timeline will appear at the top of search filter column

How it works:

To see the Timeline Graph in bigger frame click on the graph in smaller frame appearing in the search window.

 
 

Search Commentary

 

We have commentaries available in our database in relation to major Acts. In order to provide faster accessibility to commentary text as available against respective Bare Acts, as available in Manupatra database, this search feature has been introduced. This search option is available in Miscellaneous Search options as available under Legal Search.

The user/ researcher once selects this search will get an option to select the Act and respective provision, for which commentary is to be accessed. The commentary text will appear based on the selections made in search option field.

 
 

My Notepad New Version

 

About the feature: User can create/invite/share the note against a documents. The invitation can only be send to Manupatra’s active ids.

How it works:

  • Open a case against which you want to create/invite/share note, Click on MyNotepad on the top Menu, and click on "Add to My notepad".
  • To invite your colleagues (who are using Manupatra) click on on “Invite to Share Note” button. An email will be send with the document id against which you want to invite/share note to the users whom you have invited.
  • All the notes written against that document will be displayed along with your note.
  • You can view the note by clicking on the clip icon appearing on the top left of the document as soon as you create a note or you can also see if someone has invited you to share the note.
  • You can also search within note.

 

 

 

 

 

 

Kapture

How it works:

  • Open a document in Manupatra
  • Select and highlight the text you wanted to search on web.
  • A Know more option will be appearing, click on the know more tab to see the results from WikiPedia and Bing.
  • Please Note that Kapture will not work in Sticky Note mode.

 

 

 

New Version of Manuclip

About the feature: New Version of Manuclip.

How it works:

  • Now you can see all the judgments/notifications updates on one single page.
  • Get the judgments/notifications instant on selected Subject/Ministry, no need to subscribe it separately.
  • Manage the placement of Judgment/ Notifications as per your wish. You can also move/remove the tabs if you do not wish to see it.



choose Subject to get the respective judgments

 

choose Ministry/Department to get the respective notification

 

Position the Judgment/Notification Tabs as per your wish.

 

My Preferences

 

About the feature: User can select the search preferences for searching. The preferences currently contains sorting order of results and synonym and Navigator/Filters.

How it works:

  • Go to “My Preferences” on My Homepage.
  • choose your default preferences for results sorting and synonym.
  • choose default Navigator/Filters for your searches by selecting it.
  • Click on Submit to save the changes, now in Manu and Legal search the default preferences will remain the selected one.

 

 

 

 

International Database available on Manupatra

 
Manupatra now covers US Supreme Court cases ( 1754 till current ). This is available for Full site Users only.

 

 

Personalised your searches and saved searches in case of IP access

About the feature: In case of IP access every user will have their personalised search history and saved searches so that their searches and saved searches will not be public and among all the search they don’t need to look for their searches.

 

How it works:

  • To create your profile Go to My Home and click on Manage Search Profile
  • Click on Create New Profile  button enter your details you profile password will be sent to your email id.
  • In your next login go to the Manage Search Profile click on Set profile enter your credential and if successfully authenticated it will show your profile activated successfully. Once your profile is active you can also change your profile password.
  • You can view search history and saved searches done by you only and these searches and saved searched can be viewed by you only.
  1. 1. Manage your search profile
 
 
  1. 2. To set your profile for search. Click on set profile icon
 
 
  1. 3. Enter your email Id & Password
 

 

 
  1. 4. Once your ID & password will be authenticated, your search profile will be activated
 
 
  1. 5. You can change your password after successfull activation of your profile
 
 
  1. 6. After your search profile is activated, you can view your profile search history
 
 
  1. 7. After your search profile is activated, you can save your search in your profile
 
 
 

Archives


 Judge linking
 New Feature: VAT Finder
 PDF Replica
 Search & Sort by Subject in Search Results
 Notification/ Circulars Referred 
 Court Forms
 Read Notes (Digest Plus)
 Judgments under Bare Act (Digest)
 Manupatra introduces Interactive Timeline/ Authority Check (Beta)
 Legal Search: Search by citation
 COMPLIANCE ALMANAC
 Module on Infracstruture Laws VIZ, Mines & Minerals| Power & Energy.
 Judgment Search by Selecting Bench
 Searching latest Notifications and Circulars now made faster
 Insurance Module
 Orders of the Appellate Tribunal For Electricity (APTEL) since inception
 Pre-1950 Judgments
 Constituent Assembly Debates
 Latest Commentaries on site
 Equivalent Citations
 Case Note Search Field in Legal Search
 MY NOTE PAD - New Feature
 

Judge linking

 

New Feature: Hyperlinking in Judge template

Availability: Currently in Supreme Court Data

Objective: Display all the cases (can be further sorted by subject) across the data base including High Court and Tribunal, wherever Judgment was pronounced by the said Judge. Eg. You can look for all the pronouncements given by CJI while in SC or High Courts wherever he served as judge (subject to availability of judgment in our database).

Judge linking
 

New Feature: VAT Finder

 

New Feature: VAT Finder

About the feature: User by virtue of this feature now can compare the rate of VAT on various items across the country also can view list of various items and prevailing rate against them state-wise.

Location of feature: In the module node containing Direct Taxation/ Indirect Taxation

VAT Finder

How it works: Select Value Added Tax and click on the Table of Content. Following page will appear on the right frame:

VAT Finder

Scroll down the table of content till you find VAT Finder:

VAT Finder

Click on VAT Finder will open the following page. You can select your mode of search i.e. either State wise or Item wise.

VAT Finder

 

PDF Replica

 

New Feature (Beta): PDF Replica (You may view the files against MANU/SC/0003/2009 and MANU/SC/0034/2009). In the first phase whatever cases we have reported in the year 2009 in UJ, BLR, MIPR, ELRm BLJR and ECR shall be put in place followed by Year 2008. The image/ button visible now, soon will be replaced by image of journals' cover.

About the Feature:

This will provide user a facility to take the print out of such case available online and also reported in any of Manupatra’s journal in its original form (replica).

Objective:

This will serve as an important utility tool to user (practicing lawyers in particular). Alongwith the pleadings or during arguments, cases are cited before the Court. If lawyer wants to give JOURNALS’ photocopy, what he just needs to do is to click and take the print out of JOURNAL REPLICA.

How it works:

    I. Please refer to below image A:
      i. On the right corner, there will be a button-bearing name of the journal for which replica file in PDF format is provided. It pertains to manu ID (case) as appearing at its usual place, reported in UJ.

      ii. Click on the above link/ button, will open a pop-up window (Refer Image B).

Image A

    II. Please refer to below image B:
      i. Pop-up window showing the replica of manu ID reported in UJ Journal in PDF Format. Pop-up can be maximized in full page (Refer Image C).

      ii. Only Print outs can be taken. Text cannot be copied from PDF.

PDF Replica

Image B

PDF Replica

Image C

 

Search & Sort by Subject in Search Results

 

Search & sort by subject in search results

When any search is done, the results are filtered and shown under subject heading.

 

Notification/ Circulars Referred

 

A new feature has been added in the Notification and Circulars section of the website.

  • In the templates of Notification/ Circulars, a new template has been inserted i.e. Notifications/ Circulars Referred. All the notifications mentioned within the body text have been shown in this template and is hyperlinked.
  • Another template added below this is “Referred In”, click on which will take the user to all such notification/ text, where else these have been referred.

Notifications

 

Court Forms

 

A new section has been added on the website in the viz., Court Forms. This feature is available under the Stamp duty Node.

  • Click on Court Form (Image A) will open a TOC for the user displaying State wise applicable Forms in PDF format (fill able) and also in vernacular (non-fill able). (Refer Image B and C).

Court Forms

Image A

Court Forms

Image B

 

Read Notes (Digest Plus)

 

A new feature has been added on the website i.e. Digest Plus under the heading – "Read Notes”. This feature is available as a value adds to the Central Bare Acts. Currently, this is available in following Bare Acts:

  • Hindu Marriage Act
  • Hindu Succession Act
  • Industrial Disputes Act

Soon this feature will also be available in following Bare Acts:

Transfer of Property Act, Workmen Compensation Act, Constitution of India, Code of Criminal Procedure, Evidence Act and Consumer Protection Act

Utility: This may be called a refined or enhanced digest on a particular subject. Instead of enlisting all the cases on a particular statutory provision it displays most near and appropriate case law in our data base vis-à-vis statutory provision.

How does it work?

  • Select Bare Act from the Act TOC. Eg. – Hindu Marriage Act (Image A).

Image A

  • Select section from the Act. Eg. – Section 3 (Image B).

Image B

  • Scroll down the pop-up window of Section 3. A button at bottom (right corner) will appeal with the name – Read Notes (Image C).

Image C

  • A Pop-up window with the title “Notes” will appear displaying the selected and most appropriate case in form of gist. User can read the entire case law by clicking on the title. (Image D)

 

 

Judgments under Bare Act (Digest)

 

1. Negotiable Instruments Act
2. Court Fees Act
3. Suits Valuation Act

Judgments under Bare Act

Judgments under Bare Act

 
 

Manupatra introduces Interactive Timeline/ Authority Check (Beta)

 

The Interactive Time line makes it easy to pick out the best cases from a large collection of results by displaying cases in an intuitive graphical format.

How does it work?:
The feature can be seen alongwith the search results, by clicking on the green button that appears under the heading - "Authority Check".

The size of the Bubble corresponds to the number of times the case is cited on the entire Case Law database. The bigger a bubble is, the more number of times it is cited and if smaller, it means being cited on lesser occasions.



Interactive Timeline


The Interactive Timeline/ Authority Check only shows results from our database.

About the feature:

  • Vertical Axis displays list of Courts viz., Supreme Court, Selected High Courts and Other High Courts in 'Others' category.
  • Horizontal Axis displays year range in which case has been further cited.
  • By rolling and holding mouse over a bubble, one can view extract of the case and no. of times it has been cited further.
  • Citation Summary shows how many times case has been cited, in total and separately in Supreme Court and High Courts respectively
  • One can view the complete text of search results by clicking the title as appearing in the result. By default only twenty results are displayed, sorted by decision date with an option to view all or in slabs by selecting numbers.
 

Legal Search: Search by citation

 


Eg. Query on: 2008 (56) BLJR 786

If user knows only the journal’s name and may be year or volume and not the page number, he can simply select the publisher and year or also volume number, whatever he remembers or knows and thereafter by clicking a list will appear giving all the cases reported in the volume of the journal selected by the user.

Incase user does not even know the volume but knows the year he will get all the cases reported in that particular year.

Further: If user puts cursor on the publisher citation and if there are other citations available, a box will appear giving other citations reporting the said case.

The below screen shot gives an example on AIR.



Legal search: Search by citation

Legal search: Search by citation

 

COMPLIANCE ALMANAC

 

The Module features various dates and related forms statutorily fixed for compliance under statutes viz. Corporate Laws, Labour Laws, Security Laws and Taxation Laws.

The Module has been added in the third node with the name Compliance Almanac.



 
 

Module on Infrastructure Laws VIZ, MINES & MINERALS / Power & Energy

 

COVERAGE
     • Introduction
     • Acts
     • Rules and Regulations
     • Notifications
     • Press Releases
     • Policies and Procedures
     • Guidelines and Schemes
     • Annual Reports
     • Committee Reports
     • Forms


Judgments:
     Supreme Court; and
     All High Courts


Notifications & Circulars:
     Ministry of Coal; and
     Ministry of Mines



Module on Mines and Minerals– In the first node of modules

Module’s Table of Content and TOC on cases related to module.
Mines & mineral



TOC of Cases decided by Supreme Court and High Courts

Power & energy

 

Judgment Search by Selecting Bench

 

The user can now look for the judgments on various available subject categories by refining it to the extent of bench pronouncing the same. Meaning thereby, whether the judgment was pronounced by single bench or division bench or the full bench (as the case may be), the selection can be done by the user by narrowing it to the extent of specific subject and by further doing the free text search.

The requisite steps are given as under:

A. Step 1

Judgment Search by selecting bench

B. Step 2

Judgment Search by selecting bench

C. Step 3

A. Step 1 (Screen-Shot 1)

Till now search option was restricted to selection of Court and Bench with an additional option of name.

Now, one can search by choosing the subject.

B. Step 2 (Screen-Shot 2)

Result under the desired subject and Court will appear on screen with option to do free text search by selecting all or any/ few judgments.

C. Step 3 (Screen-Shot 3)

Desired result appears on the site.

 

Searching latest Notifications and Circulars now made faster

 

Notifications and Circulars for year 2008 are now available in a separate node under the section of Notification and Circular section on the site.

A separate node for the year 2008 also enables you to search through the latest notifications alone.

Notification & circulars

Third node of Notifications and Circulars – “2008 and onwards”

 

Insurance Module

 

We have introduced a new module on Insurance. This new module appears under the Forex & Banking node. The caselaws appear under the sub-node Insurance Cases.

The Salient Features of the module are:

• Legislative Enactments, Rules and Regulations, Forms, Annual and other Committee Reports.
• IRDA Circulars/Notifications from 2000 to till date.
• IRDA press release.
• Important International Case Laws related to Life Insurance, Marine Insurance, Motor Insurance, General Insurance and Re-insurance.
• CASE LAWS of Supreme Court of India and High Courts from inception to till date.
• Actuaries regulations, circulars and notices
• Guidelines related to Insurance
• Third Party Administrator Regulations and Circulars
• Service Tax Provisions related to Insurance
• International Articles on Insurance

Content Highlights:

• Cross-referencing - Amendments in Acts, Rules and Forms are cross-referenced with hypertext. All the amendments are given by way of a footnote, which gives its prior history for reference.
• All Important and relevant information is listed topic wise on one page enabling the user to identify and jump to the documents directly.
• Forms are made available separately as well as with rules and regulations section. All forms are available in PDF format.
• Editorial Enhancements - Most of judgments of Supreme Court are editorially enhanced in form of hyper linking of judgments; following of HC cases in SC in form of Case Status; Marking of overruled cases; having Case Notes and availability of Catch words in 100% judgments.

 

Orders of the Appellate Tribunal For Electricity (APTEL)

 
Manupatra database now covers Orders of the Appellate Tribunal For Electricity (APTEL) from date of inception. The significant Judgments/Orders have been reported in full with Case Notes, while the less significant ones with no proposition of law have been reported in a Summarised version A new node has been added by the name Appellate Tribunal for Electricity, and has been clubbed with the node for judgments of the Authority for Advance Rulings, CEGAT/CESTAT, CERC, STT & TDSAT and orders covered are from 2005

ABOUT APTEL

By virtue of Section 110 of The Electricity Act, 2003, Appellate Tribunal for Electricity [APTEL] was established by the Ministry of Power, Government of India w.e.f. 7th April, 2004. The Tribunal, consisting of a Chairperson, one Judicial member and two technical members, has jurisdiction through out India and hears appeals or original petitions against the orders of the Adjudicating officer or The Central Electricity Regulatory Commission or State Electricity Regulatory Commission or Joint Commission constituted respectively under the relevant provisions of the Act of 2003. The Tribunal has been conferred with original jurisdiction to hear petitions under Section 121 of the Act and issue directions to all Commissions for the performance of its statutory functions.
 
 

Pre-1950 Judgments

 

Judgments pertaining to period before 1950 are now available through search option. The courts covered for this period include: Allahabad, Calcutta, Nagpur, Oudh, Federal Court, Privy Council. Besides more judgments have been added in the Bombay & Madras high courts. Now, Bombay High Court covers judgments from 1879 to till date and Madras High Court covers judgments from 1867 to till date.

 

Constituent Assembly Debates

 

We have introduced The Constituent Assembly Debates (CAD) on our site. These debates span over 12 volumes all of which are available online.

 

Commentaries now available on site

 
1. Arbitration Act
2. Code of Civil Procedure
3. Code of Criminal Procedure
4. Companies Act
5. Constitution of India
6. Factories Act
7. Indian Evidence Act
8. Income Tax Act 
9. Limitation Act 
10. Workmen Compensation Act
Commentary can be accessed by clicking a link pertaining to provision of the act, appearing in the text of judgment. Clicking on the link will take the user to a pop-up window giving an option to view either the Bare Act or the Commentary.

Eg.
Follow the steps list down as under:
1. Log in to the site.
2. Look for “CPC” in the manu search and further refine your search by "Section 151”.
    The following result will be displayed:
 
1. Binapani Kar Chowdhury vs. Sri Satyabrata Basu and Anr.
     (16.05.2006 - SC)
2001 - Onwards
 
2. Saheb Khan vs. Mohd. Yusufuddin and Ors.
     (17.04.2006 - SC)
2001 - Onwards
 
3. S. Rajeswari vs. S.N. Kulasekaran and Ors.
     (29.03.2006 - SC)
2001 - Onwards
ETC. ETC. ETC.
 
3. Click on the first result i.e. Binapani Kar Chowdhury vs. Sri Satyabrata Basu and Anr. (16.05.2006 - SC)
JUDGMENT
B.P. Singh, J.

1. This appeal, by special leave, is directed against the judgment and order of the High Court of Judicature at Calcutta in C.O. No. 197 of 2002 whereby the High Court while disposing of the revision preferred by the appellant herein directed that the suit shall not proceed till such time as the Will said to have been executed by Avarani Bose was not probated.

2. The facts relevant for the disposal of this appeal as stated by the appellant are as follows:

2.1) Late Avarani Bose was the owner of the suit property. The said Avarani Bose executed a registered sale deed in her favour on 23.12.1994 in respect of the suit property. The appellant resides in the first floor.

2.2) The said Avarani Rose tiled Title Suit No. 10 of 1995 in the Court of Civil Judge, (Sr. Division), 8th Court, Alipore for declaration of title in respect of the suit property and for recovery of possession and injunction with respect to first floor of the suit property claiming that she had never sold the suit property to the appellant. The appellant who was defendant No. 1 in the suit, controverted the allegations in the plaint and asserted that the property was in fact sold to her by the said Avarani Rose on 23.12.1994, and that sale deed was valid and binding on the vendor. The core issue in the suit is whether the said Avarani Rose had sold the suit property by a valid registered sale deed executed on 23.12.1994 in favour of the appellant.

2.3) The said Avarani Bose died on 13.11.1997. An application was filed under Order XXII Rule 3 of the Code of Civil Procedure (for short 'CPC) by respondent No. 1 herein claiming substitution as the legal representative of the deceased plaintiff on the basis of a Will dated 16.5.1996 said to have been executed in his favour by Avarani Bose. He claimed to be the executor and legatee under the said will. The Appellant admits that the first respondent is in possession of a portion of the ground floor of the suit property. (The first Respondent claimed that he was in possession in his own right whereas the appellant claimed that he was the tenant of the ground floor). None else sought to come on record as the Legal Representative of Avarani Rose. Though, the appellant herein objected to the substitution of respondent. No. 1 as legal representative of deceased plaintiff, her objections were rejected and respondent No. 1 was brought on record as the legal representative of Avarani Bose.

2.4) Tough the recording of evidence in the suit has been completed, the court has not proceeded to hear arguments and dispose of the suit, in view of the pendency of the probate proceeding, initiated by the first respondent in regard to the will of Avarani Bose. As the matter was pending for long, on 5.10.2001, the appellant tiled an application under Section 151 of CPC before the trial court praying that the court may proceed with the hearing and decide the suit.

4. At sub para 2.4 pls. look at the text highlighted i.e. section 151.

5. Clicking on section 151 , will take the user to a pop-up window i.e.

 
CLICK TO
GUIDE YOURSELF TO
BARE ACTS
 
6. As can be seen above, there are two boxes appearing viz. BARE ACTS and COMMENTARY .Clicking on either of the two will take the user to the desired destination.
7. One can view the Commentary by directly clicking on the requisite button OR can get redirected to commentary through Bare Act section also, where the provision to view the Commentary of the respective section is available through a click button.
 
Case Note Search Field in Legal Search
Dear Subscriber,
We are pleased to inform you that we have introduced an additional case note search field in the legal Search.
With the help of this additional search field, now a text search specifically within head notes only, is also possible.
Steps for utilizing this feature are as follows:
1.  Login to www.manupatra.com
2.  Select the desired Court(s) in the TOC list.
3.  Click on Legal Search.
4.  Scroll the displayed page to find CASENOTE SEARCH.
 
 
5.  Now enter a text in Text to Search field and click on Search button to get desired result.
 
My NotePad
 
This service is “My Notepad”.
 
About the utility – “My Notepad”:
 
The above utility will enable the user to make personal notes pertaining to a document being viewed by him, on that very particular page, which can be used for later reference.
 
Location of the above utility “My Notepad” on site”:
 
My Notepad
 
 
How to use the utility:
 Open a document to be viewed e.g. Judgment.
 While going through the content of the document, a user wants to take down some notes, jot personal comments or references
      pertaining to that document, he can do so by clicking on “My Notepad”, shown as above.
 A page will appear with an option given at the right –“Add to my notepad”.
 Click on “Add to my notepad” will take the user to the following note page. The above note page gives two spaces to be used
      for write up viz., Title and Text page, where the user can fill in the requisite details. The note page comes with the enhanced editing
      features like font selection, bold, italics, underline, left align , right align , centering, bullets, do undo etc.
 
 
 Once the user gets over with the writing of notes, he needs to click on “submit” button, which will result into automatic saving of the
      prepared note.
 Any number of such notes can be prepared and stored on that particular page.(Maximum quota 1MB)
 Later once the user opens that particular document, the screen will have the following Icon as well as Option for Add to my notepad.
 
 
The click on the above Icon will open the note page previously added by the user.
 
Advantages:
1) Facility of taking down notes or adding comments pertaining to a particular document online for future reference, and that to on the very
    same page.
2) No need of maintaining a separate physical note book.
3) No limitation on the number of note pages which can be created and stored under individual titles on a particular page, within 1MB quota.
 
 
 
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