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Leave to Bleed: A Jurisprudential Study of the Policy of Menstrual Leaves

Menstrual Benefit Bill, 2017 was introduced allowing woman the right to avail a four-day menstrual leave. Having been rejected by the Ministry of Woman and Child Affairs, the Bill sheds light on gende....

Author: Vrinda Aggarwal   Year: 2020 /Month: 4 /Vol: 8 |  Subject: Miscellaneous |  (Academic Journals)

How does India fare on Regulatory Hygiene? Status Check of the Rule—Making Process

India has set itself an ambitious goal of becoming a $5 trillion economy by 2025. Since 2014, the country has risen from 142 to 63 on the World Bank's Doing Business rankings and is now aspiring to br....

Author: Bhuvana Anand Ritika Shah and Jayana Bedi   Year: 2020 /Month: 4 /Vol: 8 |  Subject: Miscellaneous |  (Academic Journals)

Transactional Sex: A Socioeconomic Right Rooted in Dignity and Consent

In this paper the issue of transactional sex as a fundamental human right protected within the framework of articles 19 and 21 has been explored.The paper holds that transactional sex is a constitutio....

Author: Bhaskar Kumar   Year: 2020 /Month: 4 /Vol: 8 |  Subject: Miscellaneous |  (Academic Journals)

Individual's Right to Privacy: Panchayati Eclecticism and Feminist Constitutionalism

In the landmark decision of Puttaswamy v. Union of India, the Supreme Court recognised Right to Priv....

Author: Ishani Mookherjee   Year: 2020 /Month: 4 /Vol: 8 |  Subject: Constitution |  (Academic Journals)

Religious Practices and Evolving Jurisprudence of Article 17

The judgement of the Supreme Court in the Indian Young Lawyers Association v. State of Kerala was widely celebrated. It allowed for the entry of women aged between 10 and 50, who were earlier prohibit....

Author: Snehil Kunwar Singh   Year: 2020 /Month: 4 /Vol: 8 |  Subject: Constitution |  (Academic Journals)

Will the Abrogation of Article 35A Lead to Greater Gender Equality in Jammu & Kashmir

In this legislative brief I aim to examine whether the abrogation of Article 35A shall have any impact on gender equality in Jammu & Kashmir. Through the course of my analysis, I shall show that the a....

Author: Varun Kannan   Year: 2020 /Month: 4 /Vol: 8 |  Subject: Constitution |  (Academic Journals)

Human Rights Theory and Sustainable Development

Human rights and sustainable development arguably share a close relationship.But, the exact nature of this relationship continues to be elusive.Scholars of sustainable development have often pointed o....

Author: Pritam Baruah   Year: 2020 /Month: 3 /Vol: 7 |  Subject: Human Rights |  (Academic Journals)

Gazing from a Distance: Spatial Reading of a Law Commission Report

This paper will attempt a spatial reading of the 242nd Law Commission Report (hereinafter referred to as 'the Report). I can best describe this attempt as an illustration. The Report deals with 'honou....

Author: Nidhin Donald   Year: 2020 /Month: 3 /Vol: 6 /Issue:Monsoon |  Subject: Miscellaneous |  (Academic Journals)

Legal Education for Law Reform

This article analyses the role of the Law Commission of India (hereinafter referred to as WI) and its effectiveness as an institution. The central question being explored is whether or not the rectifi....

Author: Archana Parashar   Year: 2020 /Month: 3 /Vol: 6 /Issue:Monsoon |  Subject: Miscellaneous |  (Academic Journals)

For A Set of Fundamental Economic Rights in India

Underlying the Indian Constitution is a basic contradiction. Dr.Ambedkar himself had alluded to this contradiction in the following oftquoted words during his concluding speech to the Constituent Asse....

Author: Prabhat Patnaik   Year: 2020 /Month: 3 /Vol: 7 |  Subject: Capital market |  (Academic Journals)
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