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Source: www.mightylaws.in Results: 264

‘disclosure Of Information’: A Breach Of Contract Under It Act, 2000

(Note from Editor: We have come across incidents where disgruntled BPO employees have sold or misused the personal information of the customers of th  ...Read More

By: Aashish Satpute | | Information Technology/Cyber Law

“cancer Synonym Of Corruption”

“Corruption debases democracy, undermines rule of law, distorts market, stifles economic growth and denies many, their rightful share of economic res  ...Read More

By: Mr. Aniket Pandey | | Miscellaneous

“hey Doc, I Am Suffering Too Much, Can End It By Ending Me?”

A man, even if seriously sick or prevented in the exercise of its higher functions, is and will be always a man . He will never become a ‘vegetable’  ...Read More

By: Raghav Joshi | | Constitution

“japanese Crisis – The Future Of Nuclear Industry”

Forget wind. Forget solar. Forget green energy. Japan’s nuclear disaster will only intensify the global race for cheap fossil fuels while most future  ...Read More

By: Mr. Aniket Pandey | | Miscellaneous

“no Government Wants Strong Judiciary”…………………..don’t Blame Judiciary For…

The governments are under an obligation to provide an adequate machinery for justice, to appoint more judges and to give them better emoluments and f  ...Read More

By: Mr. Aniket Pandey | | Jurisprudence

A Balancing Act

After reading an interesting editorial piece by Justice Markandey Katju of the Supreme Court, the debate between the media’s freedom of expression an  ...Read More

By: Sameer Boray | | Constitution

A Bill That Strengthens The Sovereignty Of India

Indian constitution clearly states that sovereignty of our country lies in the hands of people. On 12 Oct. 2005, this powerful statement regained its  ...Read More

By: Mr. Deeptanshu Singh | | Right to Information

A Marriage Be It Valid Or Invalid: A Dowry Is A Dowry

The Supreme Court has held that a husband could be punished for demanding dowry during a second marriage even if he proves that he has not divorced h  ...Read More

By: Ankita Vashisht | | Women and Child rights

A Time To Reconsider Section 112 Of The Indian Evidence Act

The conclusive proof of legitimacy of a child born during the continuance of a valid marriage is significantly analysed under section 112 of the Evid  ...Read More

By: Mr. Shuchi Singh | | Miscellaneous

Abuse Of The Right Of Private Defence: Case Based Analysis

Right of self defence revolves around the general adage that “necessity knows no law” and “it is the primary duty of man to first help himself”. The  ...Read More

By: Sarthak Sharma | | Criminal
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