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Total Records: 32
 

Trade Associations and the Competition Law: Analysis at a Global Level

The present paper intends to focus on the regulation of anti-competitive activities of trade associa....

Author: I.M. Selvi ,M.Muthukumaran, K.Gomathi and K.Vijayalakshmi   Year: 2021 /Month: 2 /Vol: 3 /Issue:1 |  Subject: Competition / Antitrust | Date: 10 Feb 2021 |  (Academic Journals)

The Transition from Litigation to ADR

Every society, every community, every way of life has some or the other shape/s of resolving the dis....

Author: Nandini Tripathy   Year: 2021 /Month: 2 /Vol: 3 /Issue:1 |  Subject: Arbitration | Date: 10 Feb 2021 |  (Academic Journals)

The Road to Gender Equality

Both, man and woman contribute equally in the creation and development of their families in particul....

Author: Ayush Mangal   Year: 2021 /Month: 2 /Vol: 3 /Issue:1 |  Subject: Civil | Date: 10 Feb 2021 |  (Academic Journals)

Rights of the Children in the Surrogacy Agreements

This research paper examines present regulatory framework that gives the protection of the children ....

Author: Sweda Selvamani   Year: 2021 /Month: 2 /Vol: 3 /Issue:1 |  Subject: Civil | Date: 10 Feb 2021 |  (Academic Journals)

Right to Life and Personal Liberty: Analysis

The most revered and essential fundamental human rights in which other rights of the citizen reflect are the right to life and personal freedom and therefore the research applies on significant import....

Author: Shivani Gupta   Year: 2021 /Month: 2 /Vol: 3 /Issue:1 |  Subject: Constitution | Date: 10 Feb 2021 |  (Academic Journals)

Legalization of Marijuana

The legalization of marijuana has always been a debatable topic after the enforcement of the Narcotic Drugs and Psychotropic Substances Act, 1985 illegalizing the sale and possession of marijuana all ....

Author: Rahul Rawat and Devansh Dalal   Year: 2021 /Month: 2 /Vol: 3 /Issue:1 |  Subject: Civil | Date: 10 Feb 2021 |  (Academic Journals)

A Critical Analysis of Data Protection and Privacy Laws in India

The Supreme Court of India, in the year 2017, in a landmark judgment, declared that the right to pri....

Author: Gautham Balaji   Year: 2021 /Month: 2 /Vol: 3 /Issue:1 |  Subject: Constitution | Date: 10 Feb 2021 |  (Academic Journals)

Commercialization of Surrogacy Laws

This paper is based on the matters relating to commercial use of surrogacy which was once very much ....

Author: Joyita Ghosh   Year: 2021 /Month: 2 /Vol: 3 /Issue:1 |  Subject: Civil | Date: 10 Feb 2021 |  (Academic Journals)

Challenges of Enforcement of Protection of Copyright Laws in the Digital Era

Creativity has always helped in the development of a civilization. India is a land of rich culture a....

Author: Shivani Thapiyal   Year: 2021 /Month: 2 /Vol: 3 /Issue:1 |  Subject: Intellectual Property Rights | Date: 10 Feb 2021 |  (Academic Journals)

Analysis of the Efficacy of Laws for Protection of Senior Citizens against Harassment and Neglect

Being aged is a natural phenomenon that naturally happens in the lifespan of humankind. Throughout the life of the elderly, this brings with it a host of problems, which are mostly triggered by shifts....

Author: Pendekanti Lakshmi Supraja   Year: 2021 /Month: 2 /Vol: 3 /Issue:1 |  Subject: Civil | Date: 10 Feb 2021 |  (Academic Journals)
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