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Journal: Journal of Indian Law and Society [JILS] Results: 79

A Capabilities Approach To Access To Justice

This article examines the association between ensuring access to justice to those traditionally deprived of such and the development of capabilities  ...Read More

By: Promit Chatterjee & Sreerupa Chowdhury | | Constitution

A Comment On Baldev Singh & Others V. State Of Punjab

When an accused has been found guilty of an offence, the million dollar question that faces the judge is that of the appropriate sentence which is to  ...Read More

By: Preetha S | | Administrative Law

A Critical Study Of Free, Prior And Informed Consent In The Context Of The Right To Development — Can “consent” Be Withheld?

The principle of Free, Prior and Informed Consent (FPIC) has been gaining a great deal of importance and is a fast emerging principle of internatio  ...Read More

By: Ipshita Chaturvedi | | Miscellaneous

A Rare Judge

I was a student of law when I first heard his name. He was then the Minister for Law, Home, Prisons etc. in the State of Kerala  ...Read More

By: P P Rao | | Miscellaneous

A Two-level Justification For Religious Toleration

Many contemporary theories of freedom of religion presume that the freedom must be based on the society’s special valuing of religious belief.  ...Read More

By: Jeremy Webber | | Constitution

Affirmative Action Programme In India -- The Road Ahead

Equality is one of the most contested issues in any State, be it social, political or economic.  ...Read More

By: Dr. A.p. Singh | | Constitution

Allocation Of Property Rights And Its Implications For Urban Impoverishment

Evidence of impoverishment and oppression from India compels us to take a good look at what really went wrong.  ...Read More

By: Aanchal Dalal & Yajnaseni Roy | | Constitution

An Analysis Of The Vanishing Point Of Indian Victim Compensation Law

Reforms toward a restorative criminal justice system hinged on the amendment made to the Indian Criminal Procedure Code of 1973 in 2008.  ...Read More

By: Jhalak Kakkar And Shruti Ojha | | Criminal

Assessing The National Green Tribunal After Four Years

The National Green Tribunal, established in 2010, has in the short term since its establishment strongly influenced environmental litigation in Ind  ...Read More

By: Geetanjoy Sahu and Armin Rosencranz | | Environment

Balancing Transnational Charity With Democratic Order, Security, Social Harmony And Accountability: A Critical Appraisal Of The Foreign Contribution (regulation) Act, 2010

India has witnessed a proliferation of Not for Profit Organizations in recent times.  ...Read More

By: P Ishwara Bhat | | FEMA
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