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Total Records: 46
 

The Byju’s- Aakash Deal: A missed opportunity for the CCI

The sudden entry of COVID-19, a black-swan event, has shaken up all sectors of the economy. However, these changed circumstances, including the unprecedented lockdown, have brought an impressive boom ....

Author: Tapamoy Ghose and Khushi Dua   Year: 2021 /Month: 6 |  Subject: Competition / Antitrust | Date: 18 Aug 2021 |  (Academic Journals)

Sirpur Paper Mills: The Arbitration-Insolvency Conundrum

In this paper, the authors evaluate the status of the claims which could not form a part of the final resolution plan as under Section 31 of the Insolvency and Bankruptcy Code, 2016 (“IBC”). This coul....

Author: Pratik Sahai and Vijayaditya Reddy   Year: 2021 /Month: 6 |  Subject: Insolvency | Date: 18 Aug 2021 |  (Academic Journals)

Committee Approved Resolution Plan – The Final Words?

The Insolvency and Bankruptcy Code of India, 2016 (‘IBC’ or ‘the Code’) is a unique legislation that has paved a way for not only helping out the default-ridden entities, but it also seeks to protect ....

Author: Sanya Chandela   Year: 2021 /Month: 6 |  Subject: Insolvency | Date: 18 Aug 2021 |  (Academic Journals)

It’s a Bird? It’s a Plane? It’s the State!: Weighing Cairn’s claims against Air India

In mid-May, news broke out that UK’s Cairn Energy had filed a declaratory suit in a US District Cour....

Author: Shantanu Singh   Year: 2021 /Month: June |  Subject: Arbitration | Date: 07 Jul 2021 |  (Academic Journals)

Cairn Energy v. UOI: Yet another infamous ISDS for India?

Not long after India was criticized for its conduct in the Vodafone case, it has yet again been adjudged to have violated the UK-India Bilateral Investment Treaty (BIT) in an arbitral proceeding at th....

Author: Ajay Lulla   Year: 2021 /Month: June |  Subject: Arbitration | Date: 07 Jul 2021 |  (Academic Journals)

P2P Lending : Regulating the New Kid on the Block

P2P Lending : Regulating the New Kid on the Block

Author: Lakshmi Dwivedi and Pranav Awasthi   Year: 2017 /Month: 1 /Vol: 2 /Issue:2 |  Subject: Corporate - Company/Partnership | Date: 20 May 2021 |  (Academic Journals)

Vidya Drolia V. Durga Trading: Arbitrability to be Decided by the Arbitral Tribunal at the Reference Stage

On 14th December 2020, a three-judge bench of the Supreme Court of India, in the case of Vidya Drolia v. Durga Trading Corporation (‘Vidya Drolia’), held that landlord-tenant disputes governed by the ....

Author: Samyak Jain and Reha Mohan   Year: 2021 /Month: 5 |  Subject: Arbitration | Date: 18 May 2021 |  (Academic Journals)

Vodafone V. India: Time to Wave the White Flag (?)

The decision of the Permanent Court of Arbitration (‘PCA’) at the Hague, marks the apotheosis of a d....

Author: Mehak Jain and Arush Mittal   Year: 2021 /Month: 5 |  Subject: Arbitration | Date: 18 May 2021 |  (Academic Journals)

The Exigency of Group Insolvency Provisions under Insolvency and Bankruptcy Code, 2016

On 12th March 2020, the National Company Law Appellate Tribunal (“NCLAT”) in Union of India v. Infrastructure Leasing & Financial Services Ltd. held that since there is no provision for ‘group insolve....

Author: Umang Pathak   Year: 2021 /Month: 5 |  Subject: Insolvency | Date: 18 May 2021 |  (Academic Journals)

The Glass Ceiling in International Commercial Arbitration: Analysis of Diversity and Accessibility

International Commercial Arbitrations have always been an intellectual treat to observe. The proceedings connecting the two disputing nations into the realization of creative solutions without court i....

Author: Adv. Raghvendra Pratap Singh and Ms. Sonya Mohan   Year: 2021 /Month: 5 |  Subject: Arbitration | Date: 18 May 2021 |  (Academic Journals)
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