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Total Records: 241
 

An Analysis of Legal Framework related to Anti-Competitive Behaviour in Digital Markets

The corporate environment is changing dramatically as a result of recent technological advances. For companies, digital transformation has become critical. The way companies function has altered as a ....

Author: Pooja Shukla   Year: 2021 /Month: 8 /Vol: 1 /Issue:Issue 4 |  Subject: Competition / Antitrust | Date: 02 Sep 2021 |  (Academic Journals)

Judicial Activism during the time of Corona Crisis

In 1974, Arthur Schlesinger has introduced the Judicial Activism that all the Judges must restraint the use of their power to affect the Laws or to state them unfair or unconstitutional except if ther....

Author: Pranjal Singh and Garvit Ramchandran   Year: 2021 /Month: 8 /Vol: 1 /Issue:Issue 4 |  Subject: Constitution | Date: 02 Sep 2021 |  (Academic Journals)

Influence of Public Opinion on Criminal Justice System in India

As Aristotle had said, “It is an injustice that ordering of society is centred.” The criminal justice system upholds the Rule of Law which is the fundamental principle of our democracy and hence plays....

Author: Yashi Porwal   Year: 2021 /Month: 8 /Vol: 1 /Issue:Issue 4 |  Subject: Criminal | Date: 02 Sep 2021 |  (Academic Journals)

How Partnership Act Ease-out doing Business for Partnership Firm?

There are many ways in which people around the world perform business, one of them is Partnership. It is one of the prevalent forms of doing business. A person who performs his business as a sole prop....

Author: Harsh Nayak   Year: 2021 /Month: 8 /Vol: 1 /Issue:Issue 4 |  Subject: Corporate - Company/Partnership | Date: 02 Sep 2021 |  (Academic Journals)

Delay in Justice Delivery System in India

Every country has its own set of laws and regulations for resolving conflicts and maintaining national peace and order Justice is rightfully known as the protector of civil rights and the shield of in....

Author: Gurrashmeet Singh   Year: 2021 /Month: 8 /Vol: 1 /Issue:Issue 4 |  Subject: Constitution | Date: 02 Sep 2021 |  (Academic Journals)

Case Comment: National Legal Services Authority vs Union of India - Position of Concept in other Countries

Part III of the Indian Constitution mentions Fundamental Rights guaranteed to the people of India. These rights are the impediments upon all the competence of Government, legislative besides executive....

Author: Pragati Verma   Year: 2021 /Month: 8 /Vol: 1 /Issue:Issue 4 |  Subject: Constitution | Date: 02 Sep 2021 |  (Academic Journals)

Contempt of Court: A Global Comparison

The interpretation clause of the Contempt of Court Act has been explicitly specified under section 2 (a). According to the act's definition, contempt of court is nothing more than civil or criminal co....

Author: Tanvi Ojha   Year: 2021 /Month: 8 /Vol: 1 /Issue:Issue 4 |  Subject: Contempt of Court | Date: 02 Sep 2021 |  (Academic Journals)

Case Comment: Cutis Biotech vs Serum Institute of India

While the world was struggling with this pandemic, many pharmaceutical companies and biotech research organizations worked day and night to formulate a vaccine that would act as a protective shield an....

Author: Satyam Shivam   Year: 2021 /Month: 8 /Vol: 1 /Issue:Issue 4 |  Subject: Intellectual Property Rights | Date: 02 Sep 2021 |  (Academic Journals)

Consumer Protection Act and hurdles faced by Consumers during Covid 19 Pandemic

The consumer has a vital influence on a country’s growth. It was Mahatma Gandhi who said once, "A consumer is the most important visitor on our premises. He is not dependent on us. We are on him. He i....

Author: Navya Mallela and Sai Samatha Jyothsna Behara   Year: 2021 /Month: 8 /Vol: 1 /Issue:Issue 4 |  Subject: Consumer | Date: 02 Sep 2021 |  (Academic Journals)

Case Comment: Naveen Kohli vs Neelu Kohli: Inadequacy of Divorce Laws in India

The appellant Naveen Kohli married the respondent Neelu Kohli on 20.11.1975, and three sons were born out of wedlock. However, within a few years of the marriage, the parties fell out. The appellant a....

Author: Anoushka Goel and Shriya Patel   Year: 2021 /Month: 8 /Vol: 1 /Issue:Issue 4 |  Subject: Family Law | Date: 02 Sep 2021 |  (Academic Journals)
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