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Total Records: 26
 

WEIGHING THE PRINCIPLE OF PROHIBITION OF USE OF FORCE AGAINST MODERN DAY TRANSNATIONAL CHALLENGES: A SPECIAL ANALYSIS OF THE ISIS SITUATION

The ISIS has in the recent years evolved from a local threat to a global one, aiming to cause havoc and destruction. Counter-terrorism operations have been the modern method for tackling with such gro....

Author: Chandni Ghatak   Year: 2017 /Month: 11 /Vol: /Issue:Issue 2, Volume-2 |  Subject: International Law |  (Academic Journals)

Charging Bull v. Fearless Girl: An issue of Moral Rights under Copyright Law

Moral rights, under several legislations, is granted with certain limitations and exceptions. However, in the recent controversy of Charging Bull and Fearless Girl (The Charging Bull Case), the artist....

Author: Karnika Bansal   Year: 2017 /Month: 11 /Vol: /Issue:Issue 2, Volume-2 |  Subject: Intellectual Property Rights |  (Academic Journals)

CRIPPLING EFFECT OF THE INADEQUACY OF PATENT LAW ON THE RISE OF THE INTERNET OF THINGS.

Imagine a situation wherein you could switch on the air conditioner before you could reach your house or turn off the lights even after you had left home or open the door for your companions even when....

Author: Ms. Aanchal Jain & Ms. Sheetal Singh Tomar   Year: 2017 /Month: 11 /Vol: /Issue:Issue 2, Volume-2 |  Subject: Intellectual Property Rights |  (Academic Journals)

NON CONSENSUAL PORNOGRAPHY AND INTERMEDIARY LIABILITY

The phrase nonconsensual pornography captures a wide range of conduct such as revenge porn, material obtained by hidden cameras, stolen photos and recordings of sexual violence. Take for example the „....

Author: Akhil Deo   Year: 2017 /Month: 11 /Vol: /Issue:Issue 2, Volume-2 |  Subject: Information Technology/Cyber Law |  (Academic Journals)

PRIVACY OF CONSUMERS: CHALLENGE FOR CONSUMER LAW AND POLICY

In today’s era of online shopping platforms and e-commerce websites, many of the consumers can now purchase any material or product of their choice by a single click ((click wrap1, browse wrap2 and sh....

Author: Kartikey Singh Somvanshi and Durgesh Kumar Shukla   Year: 2017 /Month: 11 /Vol: /Issue:Issue 2, Volume-2 |  Subject: Consumer |  (Academic Journals)

DISROBING OPC'S: THE BATTLE WITH THE CLOAK OF LIMITED LIABILITY

With the introduction of One-Person Companies (OPCs) in the Companies Act, 2013, a lot is hoped to be achieved in India’s growth story. Given that judicial intervention in the execution of One-Person ....

Author: Parth Dixit and Ramya Katti   Year: 2017 /Month: 4 /Vol: /Issue:Issue 2, Volume-1 |  Subject: Corporate - Company/Partnership |  (Academic Journals)

REGULATING REVERSE MERGERS IN INDIA

There has been an increasing number of reverse merger deals involving Indian companies in the last few years. Among these, there have been multiple instances of cross border reverse mergers between In....

Author: Srinivas Raman   Year: 2017 /Month: 4 /Vol: /Issue:Issue 2, Volume-1 |  Subject: Corporate - Company/Partnership |  (Academic Journals)

TRACING THE JURISPRUDENCE OF SMELL MARKS AS A TRADEMARK

Trademarks distinguish goods and services of one person from those of others by acting as indicators of their source. Any trademark law is founded upon the object of safeguarding reputation, and ensur....

Author: Shikhar Sinha and Kunal Gopal   Year: 2017 /Month: 4 /Vol: /Issue:Issue 2, Volume-1 |  Subject: Intellectual Property Rights |  (Academic Journals)

INDIA’S WTO WOES: A CONCERN FOR THE DEVELOPING WORLD AT LARGE

The Jawaharlal Nehru National Solar Mission aimed at reducing the cost of solar power generation in India and increasing India’s solar capacity. India imposed a Domestic Content Requirement with respe....

Author: Aditya Manubarwala and Malcolm Katrak   Year: 2017 /Month: 4 /Vol: /Issue:Issue 2, Volume-1 |  Subject: International Law |  (Academic Journals)

A CRITICAL ANALYSIS OF THE SUBCULTURE OF FAN SUBBING AND SCANLATION OF JAPANESE MEDIA AND COPYRIGHT LAW

This paper seeks to address the phenomenon of fan subbing and scanlation of online media notably of Japanese Anime and Manga, the unique sub-culture that has developed around it and the interrelations....

Author: Govind Abhijith   Year: 2017 /Month: 4 /Vol: /Issue:Issue 2, Volume-1 |  Subject: Intellectual Property Rights |  (Academic Journals)
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