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Critical Appraisal of Court-annexed Mediation in India

In India, Mediation, no doubt, is the idea whose time has come, but the quest for a best model of mediation is still on. The issues agitating the minds of most of the judicial reformers and policy mak....

Author: Ruhi Paul   Year: 2018 /Month: 6 /Vol: JDR- June 2018 |  Subject: Civil |  (Academic Journals)

Constitution versus Customs with Special Reference to the Jallikattu

Jallikattu is a traditional practice in which a Bos indices bull that is of Pulikulam or Kangayambreeds, is released into a crowd of people, and participants try to grab the large hump that is on the ....

Author: Nishant Kumar   Year: 2018 /Month: 6 /Vol: Precedent- June 2018 |  Subject: Constitution |  (Academic Journals)

Global E-Commerce Affairs

E-commerce has become one of the important mantras of branching out and marketing, in the business circle. Technological convergence, deep urban/rural penetration of personal computers, increasing com....

Author: Damini Garg and Kumar Shivam   Year: 2018 /Month: 6 /Vol: JDR- June 2018 |  Subject: Corporate - Company/Partnership |  (Academic Journals)

Criminal Victimization: Jurisprudential Perspective With Reference to India

The Indian Criminal Justice system is based on the British model. The judiciary is independent for conducting fair trial and justice to both, the accused and the victim of crime. Therefore, it require....

Author: Mihir Inamdar   Year: 2018 /Month: 6 /Vol: End of Justice- June 2018 |  Subject: Criminal |  (Academic Journals)

Acid Attack: The Punishment Enough?

“Acid” attacks – where any sort of corrosive substance is thrown at a person – represent horrendous crimes. Intended to cause disfigurement rather than death, these attacks leave survivors with perman....

Author: L. Sanmiha   Year: 2018 /Month: 6 /Vol: Laws for Indian Women- June 2018 |  Subject: Criminal |  (Academic Journals)

Acid Violence Against Humanity: A Vengeful Act

Nowadays two words women and crime, go hand in hand, as we came across many incidents of increasing crimes against women. An intentional act of throwing acid is to maim, disfigure, torture and to blin....

Author: Muskan Banga   Year: 2018 /Month: 6 /Vol: Laws for Indian Women- June 2018 |  Subject: Criminal |  (Academic Journals)

When Ethnic Minorities Divorce in Multicultural Britain: A Survey of Legal Challenges with a Focus on the South Asian Experience

Werner Menski begins his description of legal pluralism with the idea that “law is everywhere as a social phenomenon”.He bases the law on “cultural foundations” and criticises positivist state law of ....

Author: Anirudh Belle   Year: 2018 /Month: 6 /Vol: JDR- June 2018 |  Subject: International Law |  (Academic Journals)

Book review- 10 Judgments that Changed India

The book “10 Judgments That Changed India” authored by Zia Mody explained those 10 cases in detail which had an ever lasting impact on the Indian Judicial system. These cases not only have legal impor....

Author: Samarthya Pandey   Year: 2018 /Month: 6 /Vol: JDR- June 2018 |  Subject: Miscellaneous |  (Academic Journals)

Kosmopoulos Case: Reevaluating the Requirement of Insurable Interest

For centuries, people of this land have been prevented from purchasing life or property of strangers because such insurance incentivizes policyholders to end the life or destroy the property in order ....

Author: Riya Gupta   Year: 2018 /Month: 6 /Vol: Precedent- June 2018 |  Subject: Property |  (Academic Journals)

Rohingya Crisis: India’s Balancing Act

The Rohingya crisis, like most ethnic conflicts is deeply rooted in history. The tumultuous relationship between the Muslism minority of Rakhine and the Buddhist majority has created several civil-war....

Author: Parash Biswal   Year: 2018 /Month: 3 /Vol: JDR- March 2018 |  Subject: Miscellaneous |  (Academic Journals)
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