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Total Records: 17
 

Power of Delhi Government vis-a-vis the Centre

The Preamble of the Indian constitution sets out to define India as a Democratic Republic and the People of India, being the sovereign have the power to appoint the government to represent and transfo....

Author: Arshnit Sandhu   Year: 2021 /Month: 6 /Vol: 2 /Issue:4 |  Subject: Constitution | Date: 30 Jun 2021 |  (Academic Journals)

Legal Principles Governing Appointment and Working of Commission under Civil Procedure Code

Commission refers to person or body of persons appointed to carry out the functions that are delegat....

Author: Krupa Thakkar   Year: 2021 /Month: 6 /Vol: 2 /Issue:4 |  Subject: Civil | Date: 30 Jun 2021 |  (Academic Journals)

A Critical Study on the Domestic Violence faced by Women in Indian Society with special reference to Protection of Women from the Domestic Violence Act,2005

The culture and tradition of India is considered as old and great all over the world.

Author: T. Teena Ruby   Year: 2021 /Month: 6 /Vol: 2 /Issue:4 |  Subject: Family Law | Date: 30 Jun 2021 |  (Academic Journals)

Disenfranchisement of Prisoners

Every citizen in a democratic state possesses the power to choose their government and express their....

Author: Mr Syed Yaseen Kamran and Ms Swetha. S   Year: 2021 /Month: 6 /Vol: 2 /Issue:4 |  Subject: Constitution | Date: 30 Jun 2021 |  (Academic Journals)

Development of Competition Law in India: A Study of the Markets

India’s industrial policy has been stunted since a long time.

Author: Dr. Arti Aneja   Year: 2021 /Month: 6 /Vol: 2 /Issue:4 |  Subject: Competition / Antitrust | Date: 30 Jun 2021 |  (Academic Journals)

Crypto-Regulation in India : Necessary Evil?

Since the inception of Bitcoin in 2009, the concept of cryptocurrencies and the blockchain technolog....

Author: Prarthna Nachappa   Year: 2021 /Month: 6 /Vol: 2 /Issue:4 |  Subject: Information Technology/Cyber Law | Date: 30 Jun 2021 |  (Academic Journals)

Corporate and Social Responsibilities in India and United States of America: A Comparative Analysis

CSR was enacted in India on 29th August 2013 as compulsory practice under section 135 of Companies Act, 2013 for Company having net worth Rs.500 crores or more, or turnover of Rs.1000 crore or net pro....

Author: Abhishek Anand and Charvi Singh   Year: 2021 /Month: 6 /Vol: 2 /Issue:4 |  Subject: Corporate - Company/Partnership | Date: 30 Jun 2021 |  (Academic Journals)

Child Rights and Child Development in India

Kids are the future caretakers of sway, law and order, equity, freedom, uniformity, brotherhood last....

Author: Nainika Chaudhary And Harshita Awasthi   Year: 2021 /Month: 6 /Vol: 2 /Issue:4 |  Subject: Human Rights | Date: 30 Jun 2021 |  (Academic Journals)

A Study on Effect of Intellectual Property on The Indian Pharmaceutical Sector

A Intellectual Property Law is a right conferred by the State or legislation for one ‘s unique invention and invention .A copyright law is considered to be a a remarkable and power tool in the field o....

Author: Shubham Maheshwari And Navnidhi Sharma   Year: 2021 /Month: 6 /Vol: 2 /Issue:4 |  Subject: Intellectual Property Rights | Date: 30 Jun 2021 |  (Academic Journals)

A Quest - The Need for Regulator in Arbitration

India is on track of establishing confidence in its legal system which is the fundamental condition ....

Author: Ishaa Ajay and M. Narumugai   Year: 2021 /Month: 6 /Vol: 2 /Issue:4 |  Subject: Arbitration | Date: 30 Jun 2021 |  (Academic Journals)
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