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Adding Rainbow Colours to Marriage and Parenthood: A Research on Civil Rights for LGBTQ

“Every young person — no matter who they are or what they look like or what gender they identify as — deserves to be valued and loved for who they are” – Barack Obama, 44th President of The United Sta....

Author: Preksha Gupta and Megha Mukherjee   Year: 2019 /Month: 7 /Vol: 12 /Issue:ISSN 2456-9704 |  Subject: Miscellaneous | Date: 07 Sep 2021 |  (Academic Journals)

Appointment and Qualification of Guardianship in Muslim Law

The source of law of guardianship and custody are certain verses in the Quran and a few Ahadis. The Quran, the Ahadis and other authorities on Muslim law emphatically speak of the guardianship of the ....

Author: Nishanth Gowda S   Year: 2019 /Month: 7 /Vol: 12 /Issue: ISSN 2456-9704 |  Subject: Family Law | Date: 07 Sep 2021 |  (Academic Journals)

Whether Transfer of Property made in Violation of Injunction Orders is Valid?

In the Indian law, an injunction is considered as the equitable remedy identified in the form of the court order that compels a party or refrains them from doing a specific act. It is a kind of court ....

Author: Neha Choudhary   Year: 2019 /Month: 7 /Vol: 12 /Issue: ISSN 2456-9704 |  Subject: Property | Date: 07 Sep 2021 |  (Academic Journals)

ODR - The Need the Hour

o Fast process disposal of cases we had established Fast track court but after the central funding stopped 50% of them stopped functioning3 . Even after having the world’s largest judicial employees, ....

Author: Mohit Kukadia   Year: 2019 /Month: 7 /Vol: 12 /Issue:ISSN 2456-9704 |  Subject: Arbitration | Date: 07 Sep 2021 |  (Academic Journals)

Case Comment on Tips Industries Ltd. v. Wynk Ltd.

The Copyright (Amendment Act), 2012 which came into effect on June 21, 2012. The main schema of the amendment was to correct the legislative imbalance of rights assigned to composers and lyricists and....

Author: Mohit Kar   Year: 2019 /Month: 7 /Vol: 12 /Issue:ISSN 2456-9704 |  Subject: Intellectual Property Rights | Date: 07 Sep 2021 |  (Academic Journals)

The (Un)Making of Article 370 and 35A of Indian Constitution

The Constitution of India is a living instrument, with capabilities of enormous dynamism made for a progressive society. Working of such Constitution depends upon the prevalent atmosphere and conditio....

Author: Meher Mansi   Year: 2019 /Month: 7 /Vol: 12 /Issue:ISSN 2456-9704 |  Subject: Constitution | Date: 07 Sep 2021 |  (Academic Journals)

Sales of Goods Act, 1930

Though the principles relating to sale of goods are so connected with law of contract, law of negotiable instruments, law of insurance, law of carriage of goods (i.e.,. sea, air, land) do not covers a....

Author: Falguni Agrawal   Year: 2019 /Month: 7 /Vol: 12 /Issue:ISSN 2456-9704 |  Subject: Miscellaneous | Date: 07 Sep 2021 |  (Academic Journals)

Existence of Biasness in Indian Laws Based on Gender

Women have been ostracised to such a large extent in the country that laws which provide unlimited a....

Author: Bishal Roy and Pratikshya Parashar   Year: 2019 /Month: 7 /Vol: 12 /Issue: ISSN 2456-9704 |  Subject: Constitution | Date: 07 Sep 2021 |  (Academic Journals)

Battered Woman Syndrome- A Result of Sexual and Gender Based Violence

The principle of battered woman syndrome in India although applied but partially as the trauma throu....

Author: Bhawna Jindal   Year: 2019 /Month: 7 /Vol: 12 /Issue: ISSN 2456-9704 |  Subject: Criminal | Date: 07 Sep 2021 |  (Academic Journals)

Human Trafficking as a Modern day Slavery

I helped put these evil men in jail. Please help me. Please help us. Please do not let this happen to anyone else.” —Maria, trafficking survivor One of the worst forms of exploitation on the globe is ....

Author: Arushi Agarwal   Year: 2019 /Month: 7 /Vol: 12 /Issue: ISSN 2456-9704 |  Subject: Criminal | Date: 07 Sep 2021 |  (Academic Journals)
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