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Total Records: 66
 

Making the Legal Case for ESG Investing

“Sustainability” is the buzzword in all ecosystems at the moment, and the finance sector is no excep....

Author: Jayadeep Manchikalapudi and Anomitra Debnath   Year: 2021 /Vol: 4 |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Academic Journals)

Reconfiguring Stakeholder-Oriented Directors’ Duties as under Section 166(2) of The Indian Companies Act 2013: The Bedrock of Corporate Governance

envisages a pluralist approach towards directorial duties wherein all non-shareholder interests alon....

Author: Parnika Sharma   Year: 2021 /Vol: 4 |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Academic Journals)

Bursting the Bubble of Corporate Governance: Attempting to Understand the Lacunae in Special Courts

This paper deals with the topic of special courts under Companies Act, 2013 and analyzes whether or ....

Author: Aman Raj Singh Bajwa and Anushka Agrahar Murugkar   Year: 2021 /Vol: 4 |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Academic Journals)

Regulating Proxy Advisory Firms in India

The advent of proxy advisors, a decade ago, had barely created any ripples in the Indian corporate w....

Author: Debkanya Naskar   Year: 2021 /Vol: 4 |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Academic Journals)

Fiduciary Duties of Independent Directors : The Need for Corporate Literacy

Fiduciary Duties of Independent Directors : The Need for Corporate Literacy

Author: Bhava Sharma   Year: 2020 /Month: 1 /Vol: 3 /Issue:2 |  Subject: Corporate - Company/Partnership | Date: 26 May 2021 |  (Academic Journals)

Analysis of Indian Laws in the Wake of IL & FS Crisis

Analysis of Indian Laws in the Wake of IL & FS Crisis

Author: Tanya Rathod and Harsha Tiwari   Year: 2020 /Month: 1 /Vol: 3 /Issue:2 |  Subject: Corporate - Company/Partnership | Date: 26 May 2021 |  (Academic Journals)

Combating Corporate Impropriety through Shareholder Class Action Suits : India and Beyond

Combating Corporate Impropriety through Shareholder Class Action Suits : India and Beyond

Author: Sakshi Ajmera and Mansi Mishra   Year: 2020 /Month: 1 /Vol: 3 /Issue:2 |  Subject: Corporate - Company/Partnership | Date: 26 May 2021 |  (Academic Journals)

Differential Voting Rights Shares : A Path-Breaker or Obstacle to Corporate Governance

Differential Voting Rights Shares : A Path-Breaker or Obstacle to Corporate Governance

Author: Tanvi Prabhu   Year: 2020 /Month: 1 /Vol: 3 /Issue:2 |  Subject: Corporate - Company/Partnership | Date: 26 May 2021 |  (Academic Journals)

The Infosys Crisis : Who ended up Paying the 'Price'

The Infosys Crisis : Who ended up Paying the 'Price'

Author: Samiksha Kothari   Year: 2020 /Month: 1 /Vol: 3 /Issue:2 |  Subject: Corporate - Company/Partnership | Date: 26 May 2021 |  (Academic Journals)

Corporate Governance in Family: Controlled business with Special Reference to the Sun Pharmaceutical Debacle

Corporate Governance in Family: Controlled business with Special Reference to the Sun Pharmaceutical....

Author: Chiranjeeb Prateek Mohanty and Abhishek Nanda   Year: 2020 /Month: 1 /Vol: 3 /Issue:2 |  Subject: Corporate - Company/Partnership | Date: 26 May 2021 |  (Academic Journals)
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