Terms and Conditions of Use of Legislative Department Web Site

(General/Disclaimers/Copyright/Privacy)

 

           Accessing this web site constitutes agreement with the following Terms and Conditions:

 

General

 

        The Legislative Department, Ministry of Law and Justice, Government of India (“LD”), owns and maintains this official web site (“Site”) as a courtesy to those, who may choose to access the Site (“Users”).  The information presented herein is for informative purposes only.  LD grants permission to Users to visit the Site and to download and copy the information, documents and materials (collectively called “Material”) from the Site for the User’s personal, non-commercial use, without any right to resell or redistribute them or to compile or create derivative works therefrom, subject to the Terms and Conditions outlined below, and also subject to more specific restrictions that may apply to specific Material within this Site.

 

          These Terms and Conditions shall be governed by and construed in accordance with the laws of India.  Any dispute arising under these Terms and Conditions shall be subject to the exclusive jurisdiction of the courts in India.

 

          LD reserves its exclusive right in its sole discretion to alter, limit or discontinue the Site or any Material in any respect.  LD shall have no obligation to take the needs of any User into consideration in connection therewith.

 

          LD reserves the right to deny in its sole discretion any User access to this Site or any portion thereof without notice.  No waiver by LD of any provision of these Terms and Conditions shall be binding except as set forth in writing and signed by its duly authorized representative.

 

Disclaimers

 

(i)        Content Disclaimer

 

        The text of Central Acts are under updation. Material provided on this Site is provided “as is”, without warranty of any kind, either express or implied, including, without limitation, warranty of fitness for a particular purpose.  LD specifically does not make any warranties or representations as to the accuracy, completeness or adequacy of any such Material or the same being up-to-date.  Please note that it cannot be guaranteed that Material available on the Site constitutes exact reproduction of officially adopted text.  LD periodically adds, changes, improves or updates the Material on this Site without notice.  Under no circumstance shall LD be liable for any loss, damage, liability or expense incurred or suffered that is claimed to have resulted from the use of this Site, including, without limitation, any fault, virus, error, omission, interruption or delay with respect thereto.  The use of this Site is at the User’s sole risk.  The User specifically acknowledges and agrees that LD is not liable for any conduct of any User.

 

(ii)        Hyperlink Disclaimer

 

        This Site may contain links and references to other web sites.  The linked sites are not under the control of LD, and LD is not responsible for the content of any linked site or any material or link contained in a linked site.  LD provides these links only as a convenience, and the inclusion of a link or reference does not imply any kind of endorsement of the linked site by LD.

 

Copyright

 

        Material featured on this Site is subject to copyright protection under the Indian Copyright Act, 1957.

 

          It may in particular be noted that no Act of a Legislature can be reproduced or published without any commentary thereon or any other original matter.  Even so, no such reproduction or publication should give the impression that the same is an official version, or that it has been done under the directions or authority of the Government of India, or that the Government of India is responsible for the accuracy of the text of the Act.

 

Privacy

 

        Any information about the user stored while accessing this Site, is protected from any unwarranted use or sharing.  Nevertheless, LD assumes no responsibility for the security of this information.