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Total Records: 75
 

Intangible Cultural Heritage of India: Law, Perspective & Challenges

At the stroke of midnight India made its tryst with the destiny, but still after sixty years many th....

Author: Anand Shankar Jha   Year: 2006 /Vol: III-IV |  Subject: Miscellaneous | Date: 21 Jul 2021 |  (Academic Journals)

Will the Patents (Amendment) Act, 2005 bring about Research and Development?

On March 23, 2005 the Patents (Amendment) Bill was passed by the Rajya Sabha and the Patents (Amendm....

Author: Nisha Venkataraman   Year: 2006 /Vol: III-IV |  Subject: Intellectual Property Rights | Date: 21 Jul 2021 |  (Academic Journals)

The International Intellectual Property Regime and Human Development

The latter half of the 20th century witnessed an unprecedented augmentation of material prosperity a....

Author: Dhruv Balai Paul   Year: 2006 /Vol: III-IV |  Subject: Intellectual Property Rights | Date: 21 Jul 2021 |  (Academic Journals)

International Trade and Environmental Protection: An Analysis of the General Exceptions in GATT, 1994

The debate between free trade and environmental protection is an ongoing one. Proponents of the free trade theory believe that trade promotes environmental protection, because countries generate more ....

Author: Priyanka Marwaha   Year: 2006 /Vol: III-IV |  Subject: Environment | Date: 21 Jul 2021 |  (Academic Journals)

The Working of The Montreal Protocol and The Environment's Response: An Assessment

The fluctuating quantity of ozone gas over the last few decades has held the breath of every corner ....

Author: Abhishek Dubey and Loree Sonchhatra   Year: 2006 /Vol: III-IV |  Subject: Environment | Date: 21 Jul 2021 |  (Academic Journals)

Intellectual Property and The Fashion Industry: A Critical Study

The fashion industry is an exception to the general and well-settled regime of Intellectual Property....

Author: Anirban Bhattacharya   Year: 2006 /Vol: III-IV |  Subject: Intellectual Property Rights | Date: 21 Jul 2021 |  (Academic Journals)

Vindication of Human Rights in International Criminal Law: Incondite Traffic of An Inchoate System

In the aftermath of the standing ovation that the establishment of an International Court of Justice....

Author: Rashmi Raman   Year: 2006 /Vol: III-IV |  Subject: International Law | Date: 21 Jul 2021 |  (Academic Journals)

Stimulating Your Senses: The Changing Face of Trademarks

Globalization is rapidly affecting the shape of the world economy. A handful of countries no longer ....

Author: Madan Mohan and Tejas Patel   Year: 2006 /Vol: III-IV |  Subject: Intellectual Property Rights | Date: 21 Jul 2021 |  (Academic Journals)

The Law of Contempt: Resistance within or beyond Constitutional Framework?

Democracy is based essentially on free debate and open discussion, for that is the only corrective o....

Author: Rohit Anand and Vinati Gupta   Year: 2006 /Vol: III-IV |  Subject: Constitution | Date: 21 Jul 2021 |  (Academic Journals)

Irregular Marriage in Muslim Law

This article explores a category of marriage that is unique to Muslim Family Law.

Author: Sehar Niazi   Year: 2006 /Vol: III-IV |  Subject: Family Law | Date: 21 Jul 2021 |  (Academic Journals)
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