ARTICLES

Skip Navigation Links.
Collapse <div>Categories</div>
Categories
Articles by Professionals
Articles by Students
Collapse Academic JournalsAcademic Journals
Supremo Amicus
Indian Journal of Law and Legal Research
Global Sports Policy Review
NLIU Law Review-NLUO Bhopal
Jus Corpus Law Journal
Legal Spectrum-CNLU Patna
Arbitration and Corporate Law Review
International Journal of Advanced Legal Research
Journal on Corporate Law and Governance-National Law University, Jodhpur
Journal on Corporate Law & Governance
Journal of Intellectual Property Rights
Indian Journal of Law & Technology
UPES Student Law Review-University of Petroleum and Energy Studies, Dehradun
Burnished Law Journal
International Journal of Legal Science and Innovation -VidhiAagaz
Journal of Sports Law Policy and Governance
Delhi Law Review - Student Edition-Faculty of Law, Delhi University
NUJS Law Review
GNLU Law Review
Jamia Law Journal
International Journal of Law Management and Humanities-Vidhi Aagaz
Comparative Constitutional Law And Administrative Law Quarterly(CALQ)
Lex Forti Legal Journal-Lex Forti
International Journal of Legal Research
Journal of Indian Law and Society [JILS]
Indian Journal of Law & International Affairs
NMIMS Law Review
Environment Law and Society Journal
NMIMS Student Law Review
Indian Journal of International Economic Law
The Socio-Legal Review
LexKhoj Journal of Law and Socio-Economic-Lex Khoj
LexKhoj International Criminal Law Journal-Lex Khoj
GLS Law Journal-GLS Law College
International Journal of Legal Studies and Research(IJLSR)
HNLU Student Bar Journal
Jus Dicere : Discover the World of Law
Trade Law and Development
LEAD Journal
The Indian Journal of Law & Public Policy
Nirma University Law Journal [NULJ]
KLE Law Journal
National Law School of India Review
Bharati Law Review
Environmental Law & Practice Review
Competition Law Reports
Awarded Law Research Reports Journal
International Journal of Criminal Investigation
Veer Narmad South Gujarat University (VNSGU) Journal of Law
Chartered Accountant Practice Journal
Student Bar Review
Expand Newsletters from Law FirmsNewsletters from Law Firms
Case Studies & Briefs
Moot Memorials
Expand Alerts, Press Releases, InsightsAlerts, Press Releases, Insights
Filter:
Total Records: 399
 

The Present and the Near Future of Cryptocurrency

Cryptocurrency represents beneficial and hypothetical objects which are used only electronically in....

Author: Suvansh Majmudar   Year: 2021 /Month: 7 /Vol: 2 /Issue:3 |  Subject: Civil | Date: 23 Jul 2021 |  (Academic Journals)

The Dreadful Impact of Coronavirus on Economy & Health Sector

With the rapid increase of covid 19 throughout the world, healthcare system has got shaken, not only....

Author: Simran and Sunit   Year: 2021 /Month: 7 /Vol: 2 /Issue:3 |  Subject: Civil | Date: 23 Jul 2021 |  (Academic Journals)

The Dissection of Concept of Liberty in India

The right to life and personal liberty is the most fundamental right that every human being should h....

Author: Abhishek Bhardwaj   Year: 2021 /Month: 7 /Vol: 2 /Issue:3 |  Subject: Constitution | Date: 23 Jul 2021 |  (Academic Journals)

Restrictions on OTT Platform- Indulgent or Draconian

Over-the-top Platforms or as they are commonly called OTT Platforms, are the service providers that ....

Author: Venancio D Costa and Astha Ojha   Year: 2021 /Month: 7 /Vol: 2 /Issue:3 |  Subject: Information Technology/Cyber Law | Date: 23 Jul 2021 |  (Academic Journals)

ODR Pathway to Speedy & Affordable Justice in India: A Critical Legal Study

Indian judiciary has a three-tier system and according to one of the reports by times of India, the ....

Author: Ramesh Kumar   Year: 2021 /Month: 7 /Vol: 2 /Issue:3 |  Subject: Civil | Date: 23 Jul 2021 |  (Academic Journals)

Laws regarding Handcuffing in India

The article talks about the ‘Handcuffing’ laws in India. The provision regarding handcuffing is of u....

Author: Suvansh Majmudar and Abhishek Bhardwaj   Year: 2021 /Vol: 2 /Issue:3 |  Subject: Miscellaneous | Date: 23 Jul 2021 |  (Academic Journals)

Freedom of Speech and Expression and Reasonable Restriction in India and UK: A Comparative Study

Freedom of Speech and Expression is said to be the most fundamental and important right for any demo....

Author: Shivangi Khandelwal   Year: 2021 /Vol: 2 /Issue:3 |  Subject: Constitution | Date: 23 Jul 2021 |  (Academic Journals)

Female as Coparceners in Joint Hindu Family

The patriarchal Indian society disregards women’s right to property and considers her inferior in so....

Author: Saloni Sinha   Year: 2021 /Vol: 2 /Issue:3 |  Subject: Family Law | Date: 23 Jul 2021 |  (Academic Journals)

Essential Services Management Act: Introduction and its Impact during Pandemic

The Essential Services Maintenance Act (1968) was passed by the Indian Parliament in 1968. The aim is to make those things available to the citizens, which if obstructed will create a great havoc to c....

Author: Pratibha Singh   Year: 2021 /Vol: 2 /Issue:3 |  Subject: Miscellaneous | Date: 23 Jul 2021 |  (Academic Journals)

Doctrine of Separation of Power in India and USA: A Comparative Study

The doctrine of separation of power has been adopted by many countries worldwide. Some countries hav....

Author: sneha   Year: 2021 /Vol: 2 /Issue:3 |  Subject: Constitution | Date: 23 Jul 2021 |  (Academic Journals)
12345678910...