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Journal: Awarded Law Research Reports Journal Results: 6

"condition Of Cops/police In India - An Analysis"

Police are the official guardians of the society which have the duty to maintain law and order in the state. They are being criticised by the members  ...Read More

By: Ms. Akanksha Madaan | | Miscellaneous

"decision Of Honourable Supreme Court On Section 377 Of Indian Penal Code Is It Just And Fair?"

Homosexuality is one of the most ancient debated issues in almost every society. Decision of Honourable Supreme Court in Suresh Kumar Kaushal v. Naz  ...Read More

By: Ms. Akanksha Madaan | | Criminal

"one Person Company - A Critical Analysis"

According to Sec. 2(62) of The Companies Act, 2013, "OPC (One Person Company) means a company which has only one person as a member of that Company  ...Read More

By: Ms. Ishita Chelawat | | Corporate

"surrogacy In Indian Legal Context - A Bliss Or Curse?"

Surrogacy is that topic which is in talks from the ancient times and is been known to almost every societies of the world. Surrogacy means to carry t  ...Read More

By: Mr. Aditya Mishra | | Miscellaneous

Capital Punishment On Rarest Of Rare Case : Is It Just And Fair?

Death penalty is one of the most debated, ancient forms of punishment in almost every society. Awarding capital punishment on rarest of rare cases in  ...Read More

By: Ms. Akanksha Madaan | | Criminal

Gender Neutral Laws- How Needful In India?

Under Section 375 and 376 of the Indian Penal Code, only a man can be convicted of committing rape and the victim can only be a woman. Further, the l  ...Read More

By: Ms. Shweta Kabra | | Jurisprudence
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