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Total Records: 27
 

Protecting The Rights of Children Under the Draft Personal Data Protection Bill

The right to privacy is a fundamental right that must be guaranteed to all citizens.

Author: Divya Pinheiro   Year: 2020 /Month: 6 /Vol: 3 |  Subject: Human Rights | Date: 31 May 2021 |  (Academic Journals)

Credit Default Swaps and Insurance: The Perpetual Characterization Conundrum

A CDS is a credit risk among the banks, hedge funds, insurance companies and other such financial in....

Author: Divij Jain   Year: 2020 /Month: 6 /Vol: 3 |  Subject: Insurance | Date: 31 May 2021 |  (Academic Journals)

Migrant Crisis in India: A Pandemonium Over a Pandemic

Theall-pervasiveCOVID-19virushasengulfedtheworldinanauraof apprehension and dismay, and additionally, it has brought into being certain pitiful circumstances resulting in untoward events which are not....

Author: Aishwarya Vardhan and Sanjana Sharma   Year: 2020 /Month: 6 /Vol: 3 |  Subject: Miscellaneous | Date: 31 May 2021 |  (Academic Journals)

The Panopticon: From Bentham, through Foucault to the Surveillance State

Jeremy Bentham was greatly influenced by the Utilitarian moral theory and his effort towards evolving the criminal justice system along those lines was the reason for the creation of what was arguably....

Author: karan Ahluwalia   Year: 2020 /Month: 6 /Vol: 3 |  Subject: Miscellaneous | Date: 31 May 2021 |  (Academic Journals)

Evolution of Prima Facie Special Equities in Light of Interim Injunctions Under Section 9 of the Arbitration and Conciliation Act 1996

An injunction, a former writ is a court order which prohibits the continuation of a wrongful act or ....

Author: Priyanshi Sarin   Year: 2020 /Month: 6 /Vol: 3 |  Subject: Arbitration | Date: 31 May 2021 |  (Academic Journals)

Legalized Politics of Recognition of States in International Law: A Case Of ‘Realpolitik’, Not Law

No other subject of international legal theory and jurisprudence appears to interweave politics and ....

Author: Adithya Anil Variath   Year: 2020 /Month: 6 /Vol: 3 |  Subject: Miscellaneous | Date: 31 May 2021 |  (Academic Journals)

The Indian Mutual Fund Industry: Regulatory Evolution and the Contemporary Chinksin the Armour Vis-À-Vis Crises like Franklin Templeton

Since its inception in 1963, the mutual fund industry in India has evolved significantly.

Author: Jessica Kaur and Srishti Kaushal   Year: 2020 /Month: 6 /Vol: 3 |  Subject: Capital market | Date: 31 May 2021 |  (Academic Journals)

A Holistic Study of the Legality of Pay-for-Delay Agreements An Indian Perspective

Patent protection functions as an incentive for drug manufacturers to undertake extensive research a....

Author: Nishant Pande and Urja Dhapre   Year: 2021 /Month: 6 /Vol: 3 |  Subject: Miscellaneous | Date: 31 May 2021 |  (Academic Journals)

Reconciling Localization Mandate of the Personal Data Protection Bill, 2019 with International Trade Obligations

The Personal Data Protection Bill, 2019 which was tabled in the Lok Sabha recently, has stirred controversy amongst the citizens of India who raise questions about the manner in which the Bill aims to....

Author: Prahalad Sriram   Year: 2020 /Month: 6 /Vol: 2 |  Subject: Miscellaneous | Date: 28 May 2021 |  (Academic Journals)

Unravelling The Constitutionality of the Nuclear Damage Act, 2010

The history of nuclear energy is filled with too many cases of human failure, and human and environm....

Author: Akarsh Kumar and Sagnik Sarkar   Year: 2020 /Month: 6 /Vol: 2 |  Subject: Miscellaneous | Date: 28 May 2021 |  (Academic Journals)
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