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aironline


Terms and Conditions

Last updated, 01 January 2016

This Agreement contains the complete terms and conditions that apply to an individual's or entity's participation in the aironline Affiliates Program. As used in this Agreement, "we", "us", or "our" means AIR Private Limited or any of our affiliate; parent; or group companies and our successors and assigns, as the case may be, and "you" means the applicant. aironline Site means, collectively, the aironline.com website. "Your site" means your website where you will link to the aironline Site (and which you will identify in your Program application).

Save for our obligation to pay referral fees under Section 4, which may be performed solely by us, we may cause any of our obligations under this Agreement to be fulfilled by any of our Affiliates (defined below), on our behalf.

Enrollment in the Program

This Web site, including all of its features and content the "aironline" is a service made available to all the Legal Professionals,Law Students and is a part of All India Reporter Pvt. Ltd, Nagpur (AIR) and its related bodies. and all content, information and software provided on and through this Web Site may be used solely under the following terms and conditions defined by AIR.

  1. Web Site Limited License: As a user of this Web Site you are granted a non-transferable, non-exclusive, revocable, limited license to access and use aironline and its content in accordance with the Terms of Use. Service provider may terminate the license of any user at any time if found guilty or for any valid reason.
  2. Limitation on Usage: The content given on this website is for personal use of registered users and not for any commercial exploitation. Our website provides electronic commerce, such buying opportunities are made available for a group as well as personal purchasing. You may not sell, reverse engineer or create derivative work from this website or its content.Nor you may use any network monitoring or softwares to determine the site architecture,or extract any information about the usage and information about its registered users.You may not use any website monitoring system such as robot,spider and other software devices to monitor or copy the website and its content.Any unauthorised use of this website and its content is prohibited.
  3. Registration: Certain section of this website require user to register. If registration is requested, you agree to provide Provider with authentic and complete registration details.It is the responsibility of the user to inform provider with any changes to the information provided from time to time. Each registration is for single individual only. It is user responsibility not to disclose any of his login credentials to third party. If any of such unauthentic access made to website and balance get deducted then user of the account will be solely responsible for it. If registered user comes to know regarding any such unauthentic access then user must notify All India Reporter support team immediately to stop access to the website.
  4. Intellectual Property Rights: Except as expressly provided in these Terms of Use, nothing contained herein shall be construed as conferring any license or right, by implication, estoppel or otherwise, under copyright or other intellectual property rights. You agree that the Content and Web Site are protected by copyrights, trademarks, service marks, patents or other proprietary rights and laws.
  5. Website Assurance: All India Reporter represent or warrant that this Web Site will be free of viruses or other harmful components, or that defects will be corrected or that it will always be accessible. We also warrant or represent that the information available on or through this Web Site will be correct, accurate, timely and reliable. All India Reporter may make improvements and/or changes to its features, functionality or Content at any time.
  1. To begin the enrollment process, you will submit a complete Program Application via the aironline Site. We will evaluate your application in good faith and will notify you of its acceptance or rejection. We may reject your application if we determine (in our sole discretion) that your site is unsuitable for the Program. Unsuitable sites include, but are not limited to, those that: .
    • List affiliate links on price comparison sites in any manner whatsoever
    • Advertise affiliate links through pop-up windows / pop-unders
    • Advertise affiliate links as aironline coupon codes or special offers
    • Advertise affiliate links as a cashback offer
    • Use affiliate links, whether directly or indirectly, on web sites offering any kind of referral program with/without payment of fees and/or sites in the nature of multi-level marketing arrangements
    • Use affiliate links in HTML emailers, newsletters or any other form of bulk emails
    • Use affiliate links on illegal audio/video download sites
    • Promote affiliate link via use of paid ads on search engine result pages
  2. Please also note that you may not purchase products during sessions initiated through the links on your site for your own use, for resale or commercial use of any kind. This includes orders for customers or on behalf of customers or orders for products to be used by you or your friends, relatives, or associates in any manner..
  3. By participating in the Program you agree that you will not engage in any such activities. If we reject your application, you are welcome to reapply to the Program at any time. You should also note that if we accept your application and your site is thereafter determined (in our sole discretion) to be unsuitable for the Program, we may terminate this Agreement with immediate effect including withholding all your pending commission payments, with or without notice, as may be determined in sole discretion of aironline.com. Participation in the Program is limited to parties that lawfully can enter into and form contracts under applicable law. For example, minors are not allowed to participate in the Program.
  4. We will process Product orders placed by customers who follow Special Links from your site to the aironline Site. We reserve the right to reject orders that do not comply with any requirements that we periodically may establish. We will be responsible for all aspects of order processing and fulfillment. Among other things, we will prepare order forms, process payments, cancellations, and returns, and handle customer service. We will track sales made to customers who purchase Products by using Special Links from your site to the aironline Site and will make available to you reports summarizing this sales activity. The form, content, and frequency of the reports may vary from time to time in our discretion.
  5. There is no journal in India or abroad which gives so much of coverage of cases at a very moderate price.
  6. All India Reporter is also known for its Quality Head Notes, Editorial Excellence and Dependability.
  7. In many judgments AIR head notes are reproduced.
  1. This Agreement contains the complete terms and conditions that apply to an individual's or entity's participation in the aironline Affiliates Program (the "Program"). As used in this Agreement, "we", "us", or "our" means aironline Internet Private Limited or any of our affiliate; parent; or group companies and our successors and assigns, as the case may be, and "you" means the applicant. aironline Site means, collectively, the aironline.com website. "Your site" means your website where you will link to the aironline Site (and which you will identify in your Program application). Save for our obligation to pay referral fees under Section 4, which may be performed solely by us, we may cause any of our obligations under this Agreement to be fulfilled by any of our Affiliates (defined below), on our behalf.
  2. Please also note that you may not purchase products during sessions initiated through the links on your site for your own use, for resale or commercial use of any kind. This includes orders for customers or on behalf of customers or orders for products to be used by you or your friends, relatives, or associates in any manner..
  3. By participating in the Program you agree that you will not engage in any such activities. If we reject your application, you are welcome to reapply to the Program at any time. You should also note that if we accept your application and your site is thereafter determined (in our sole discretion) to be unsuitable for the Program, we may terminate this Agreement with immediate effect including withholding all your pending commission payments, with or without notice, as may be determined in sole discretion of aironline.com. Participation in the Program is limited to parties that lawfully can enter into and form contracts under applicable law. For example, minors are not allowed to participate in the Program.
  4. We will process Product orders placed by customers who follow Special Links from your site to the aironline Site. We reserve the right to reject orders that do not comply with any requirements that we periodically may establish. We will be responsible for all aspects of order processing and fulfillment. Among other things, we will prepare order forms, process payments, cancellations, and returns, and handle customer service. We will track sales made to customers who purchase Products by using Special Links from your site to the aironline Site and will make available to you reports summarizing this sales activity. The form, content, and frequency of the reports may vary from time to time in our discretion.
  5. There is no journal in India or abroad which gives so much of coverage of cases at a very moderate price.
  6. All India Reporter is also known for its Quality Head Notes, Editorial Excellence and Dependability.
  7. In many judgments AIR head notes are reproduced.

Order Processing

  1. We will process Product orders placed by customers who follow Special Links from your site to the aironline Site. We reserve the right to reject orders that do not comply with any requirements that we periodically may establish. We will be responsible for all aspects of order processing and fulfillment. Among other things, we will prepare order forms, process payments, cancellations, and returns, and handle customer service. We will track sales made to customers who purchase Products by using Special Links from your site to the aironline Site and will make available to you reports summarizing this sales activity. The form, content, and frequency of the reports may vary from time to time in our discretion.

Policies and Pricing

  1. Customers who buy products through this Program will be deemed to be our customers. Accordingly, all of our rules, policies, and operating procedures concerning customer orders, customer service, and product sales will apply to those customers. We may change our policies and operating procedures at any time. For example, we will determine the prices to be charged for products sold under this Program in accordance with our own pricing policies. Product prices and availability may vary from time to time. Because price changes may affect Products that you have listed on your site, your site may only show prices when we serve the link in which those prices are displayed. We will use commercially reasonable efforts to present accurate information, but we cannot guarantee the availability or price of any particular product.

Compliance with Laws

  1. As a condition to your participation in the Program, you agree that while you are a Program participant you will comply with all laws, ordinances, rules, regulations, orders, licenses, permits, judgments, decisions or other requirements of any governmental authority that has jurisdiction over you, whether those laws, etc. are now in effect or later come into effect during the time you are a Program participant. Without limiting the foregoing obligation, you agree that as a condition of your participation in the Program you will comply with all applicable laws (federal, state or otherwise) that govern marketing email and all other anti-spam laws.

Term of the Agreement

  1. The term of this Agreement will begin upon our acceptance of your Program Application and will end when terminated by either party. Either you or we may terminate this Agreement at any time, with or without cause, by giving the other party written notice of termination. Upon the termination of this Agreement for any reason, you will immediately cease use of, and remove from your site, all links to the aironline Site, and all of our trademarks, trade dress, and logos, and all other materials provided by or on behalf of us to you pursuant hereto or in connection with the Program. You are eligible to earn referral fees only on sales of Qualifying Products that occur during the term, and referral fees earned through the date of termination will remain payable only if the related orders are not canceled or returned. We may withhold your final payment for a reasonable time to ensure that the correct amount is paid.
  2. Effect of Termination: Upon termination of this Agreement by either side you will cease to be an affiliate and shall remove all links to the aironline site as detailed in clause 12 herein above and non-removal of links and use of all or any of our trademark, trade dress, logos and price are treated as illegal crawling and infringement of our Trademark.