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Subject: Criminal Results: 252

"an Eye For An Eye Will Turn The Whole World Blind - In Special Context To Reformative Theory Of Punishment"

An eye for an eye will turn the whole world blind  ...Read More

By: Mr. Rustam Singh Thakur | 08/29/2011 | Criminal

"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

"plea - Bargaining" : A Catalyst Or A Compromised Mockery ?

Plea bargaining is introduced to provide a speedy alternative for those who know they are guilty and are ready to plead guilty, in such a case they d  ...Read More

By: Mr. Shankey Gupta | 03/24/2009 | CRIMINAL

'why A Fundamental Right To Know?

Leak of deadly MIC gas from Union Carbide plant in early dawn hours; thousands of persons affected in densely populated city areas adjo  ...Read More

By: Mr. V. Suresh | | Criminal

‘madness At The Margins’: The Place Of Foucault And Derrida In The Postmodern Critique Of Law

Amongst contemporary legal academia, it is often argued that many jurisprudential theories of the past tend to reflect a characteristic ‘upbringing’,  ...Read More

By: Abu Mathen George | | Criminal

“death Penalty And Pardoning Power Of President: A Comparative Analysis Between The Position In India And United States Of America”

Since the beginning of civilization there has been crime, and the retaliation from the civilized society has manifested in the form of punishment. In  ...Read More

By: Palasree Kirttania | | Criminal

A Brief Note On Issuance Of Non Bailable Warrants And Its Execution

To secure the presence of the accused, the court issues warrant of arrest during the pendency of trial. Warrant is an order addressed to a certain pe  ...Read More

By: Mr. A. Veeraiah | 08/13/2012 | Criminal

A Case Against Delay As A Ground For Commutation Of Death Sentences

With the pronouncement of the judgments in Triveniben v. State of Gujarat, Mahendra Nath Das v. Union of India and Shatrughan Chauhan v. Union of Ind  ...Read More

By: Zubin Dash And Shashank Singh | | Criminal

A Mockery Of The Philosophy Behind Protection Of Women From Domestic Violence Act, 2005 An Indian Case Study Indra Sarma V. V.k.v. Sarma

Indra Sarma v. V.K.V. Sarma1 was an Apex Court decision rendered by a two judge bench comprising of J. K. S. Radhakrishnan, and J. Pinaki Chandra Gho  ...Read More

By: Anuja S. | | Criminal

A Study Of Rehabilitative Penology As An Alternative Theory Of Punishment

There is a logical contradiction at the heart of the idea imprisonment which is that you are taking people away from society, away from the law-abidi  ...Read More

By: Miss Namita Wahi | | Criminal
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