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Subject: Constitution Results: 267

'due Process' V. 'procedure Established By Law' Framing And Working The Indian Constitution

The Constitution of India is known for borrowing key concepts and provisions from constitutions all over the world. Being the fundamental law of the  ...Read More

By: Shivangi Gangwar | | Constitution

‘quit Or Be Disqualified’: Does Continuing As Speaker Inviting Expulsion From One’s Party Warrant Disqualification Under The Tenth Schedule?

The recent expulsion of Lok Sabha Speaker, Mr. Somnath Chatterjee from his party has raised not just a flutter in the political circles, but also man  ...Read More

By: Deepak Raju and Karthy Nair | | Constitution

‘right To Privacy’ In Naz Foundation: A Counter-heteronormative Critique

The link between sex and privacy is not self-evident. The protection of the ‘right to privacy’ is accorded to only those sex acts that have the norma  ...Read More

By: Saptarshi Mandal | | Constitution

“Eat, Pray, Law”: Implications of the Absence of a Coherent Regulatory Regime and the Problem of Genetically Modified Food in India

The article involves an examination of the legal regime governing genetically modified foods in India. It contains a brief conspectus of the history  ...Read More

By: Viswambharan V S | | Constitution

“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

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 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 Critical Study Of The Position Of The Chief Election Commissioner In The Light Of Cases Such As Ss Dhanoa V. Union Of India And Tn Seshan V. Union Of India

In a democracy, sovereign power is in the hands of the collective body of the people, who alone decide who their representatives shall be, and how th  ...Read More

By: Mr. Ashwini Chawla | 09/06/2004 | CONSTITUTION

A Judgment Judged:

Labour movements are necessary growth through the economic activities of capitalistic era where both of them are controlled by state actions. While  ...Read More

By: Miss Neelima Pothireddy | 05/31/2004 | CONSTITUTION

A Succinct Note On Formation Of New States In India (in The Light Of Relevant The Constitutional Amendment Acts And Case Law)

The Constitution of India is the supreme law of our country and hence every law enacted by the government of India must conform to it. We know that i  ...Read More

By: Mr. Y. Srinivasa Rao | 07/03/2012 | Constitution
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