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Overview of the Dying Declaration

A statement, oral or written, made by a person explaining the circumstances of his death is called the dying declaration. This is based on a legal maxim ‘nemo mariturus presumuntur mentri’ which means....

Author: Hitesh Vachhani & Divya Bhagia   |  Subject: Criminal |  (Articles by Students)

Critical Analysis of the Farms Law, 2020

The Indian agricultural markets are primarily regulated by the state Agriculture Produce Marketing Committee (APMC) laws. These Committees were set up with the main objective of ascertaining fair trad....

Author: Nikita Dubey   |  Subject: Civil |  (Articles by Students)

An Analysis of the Contentious Jurisdiction of International Court of Justice

The International Court of Justice (ICJ), sometimes also called the World Court, is a permanent body which was established by the United Nations Charter in 1946 in continuation to the Permanent Court ....

Author: Stuti Srivastava   |  Subject: Miscellaneous |  (Articles by Students)

Marital Rape: Defining The Boundaries Of Anachronistic Colonial Laws

Author: Ayush Nigam   |  Subject: Criminal |  (Articles by Students)

The Constitutional Validity of NCLT and NCLAT: Madras Bar Association Cases

Justice Eradi Committee was constituted by the Government of India in the year 1999 for the purpose of examining the existing laws relating to insolvency of companies and their winding-up. This was do....

Author: Stuti Srivastava   |  Subject: Corporate - Company/Partnership |  (Articles by Students)

Reservation – A Sin or A Blessing

Reservation, in the present times is a branch of the tree we all know as ‘caste'. In recent times th....

Author: Aryan and Hrithik   |  Subject: Constitution |  (Articles by Students)

Women Under the Constitution Of India

The most famous saying said by the Pandit Jawaharlal Nehru is “To awaken the people, it is the women....

Author: Anna Rawat   |  Subject: Constitution |  (Articles by Students)

Indian Anti-Trust Proceedings Apropos the Principles of Natural Justice

Competition law is closely related to business and economy of the Country. This is because competition in the marketplace is one of the primary factors that decide the efficiency of a country’s econo....

Author: Ankita Bhailot and Ayushi Joshi   |  Subject: Competition / Antitrust |  (Articles by Students)

Second Appeal under Civil Proceedings

The expression ‘appeal’ has nowhere been defined in the Code of Civil Procedure, 1908. An appeal, according to Black’s Law Dictionary is “The complaint to a superior court of an injustice done or err....

Author: Bhavya Gupta   |  Subject: Civil |  (Articles by Students)

Trial By Media

The article here discusses about the Media Trials. Connecting the historical background with the legality of media trials a short scrutiny is presented. Involving the constitutional aspects of freedom....

Author: Shloka Verma   |  Subject: Media and Telecommunication |  (Articles by Students)
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