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Total Records: 205
 

Protection of Well-Known Trademarks in India

With the growth of global recognition of trademarks, evolution of technology (cyberspace) the need for Protection of Trademarks, especially Well-Known Trademarks has increased. The goodwill and reputa....

Author: Suryansh Tiwari   Year: 2021 /Month: 8 /Vol: 2 /Issue:2 |  Subject: Intellectual Property Rights | Date: 06 Sep 2021 |  (Academic Journals)

Product Patent and Access to Medicines in India

rade Related Aspects of Intellectual Property Rights (TRIPS) provides a regime for the protection of the intellectual property rights and provides various mechanisms through which a country can ensure....

Author: Diksha Garewal Das   Year: 2021 /Month: 8 /Vol: 2 /Issue:2 |  Subject: Intellectual Property Rights | Date: 06 Sep 2021 |  (Academic Journals)

Problems with Internet Jurisdiction and the Role of the Internet Jurisdiction Policy Network Forum in the Resolution of Jurisdictional Conflicts

Since networking limits cross and transcend state borders, the contemporary Technological development generates ambiguities for sovereign territory. In this setting, quest to build rule of law in Digi....

Author: Param Veer Singh   Year: 2021 /Month: 8 /Vol: 2 /Issue:2 |  Subject: Information Technology/Cyber Law | Date: 06 Sep 2021 |  (Academic Journals)

Multiparty Arbitration and Consolidation of Proceedings: Indian and Transatinal legal Dogmatics

n today's world, business transactions are frequently complex, multi-layered, and require parties from multiple jurisdictions signing numerous agreements. As a result, the parties engaged confront a n....

Author: Snehal Bhatia   Year: 2021 /Month: 8 /Vol: 2 /Issue:2 |  Subject: Arbitration | Date: 06 Sep 2021 |  (Academic Journals)

Moratorium under the Insolvency and Bankruptcy Code, 2016 and its Impact on Parallel Proceedings

The Securitisation and Reconstruction of Financial Assets and Enforcement of Security Interest Act, ....

Author: Shalmoli Ghosh   Year: 2021 /Month: 8 /Vol: 2 /Issue:2 |  Subject: Insolvency | Date: 06 Sep 2021 |  (Academic Journals)

Loki’s Answer to a Judge’s Dilemma: Application of the Mischief Rule by the Supreme Court in Kanwar Singh & Ors. v. Delhi Administration

As a process, interpretation is simply how the courts of law determine the connotation of a statute ....

Author: Devesh Kapoor   Year: 2021 /Month: 8 /Vol: 2 /Issue:2 |  Subject: Miscellaneous | Date: 06 Sep 2021 |  (Academic Journals)

Legal Discourse on Draft Industrial Relations Code 2019

Industrial Disputes Act 1947, the Industrial Relations (Standing Orders) and the Trade Unions Act. It has defined certain new terms and also amended existing provisions of the existing aforementioned ....

Author: Vaibhav Kartikeya Agrawal   Year: 2021 /Month: 8 /Vol: 2 /Issue:2 |  Subject: Employment Laws | Date: 06 Sep 2021 |  (Academic Journals)

Law relating to Dilution of Trademark in India: An Appraisal

The prevalence of liberalization has marked an enormous change in the evolution of the trading syste....

Author: Komal Shrivastav and Eshita Yadav   Year: 2021 /Month: 8 /Vol: 2 /Issue:2 |  Subject: Intellectual Property Rights | Date: 06 Sep 2021 |  (Academic Journals)

Judicial Interpretation of Admissibility of Illegally Obtained Evidence

It is important to deliberate whether we as a society have moral limits which value personal liberty and privacy. To what extent are we willing to compromise our morals as well as personal liberty in ....

Author: Anushka Jain   Year: 2021 /Month: 8 /Vol: 2 /Issue:2 |  Subject: Evidence Law | Date: 06 Sep 2021 |  (Academic Journals)

IRAC Analysis of Regina Begum v. State of Assam and Ors. – A Constitutional perspective of Polygamy and Freedom of Religion in India

The petitioner filed for family pension, but the state (one of the respondents) refused to provide pension to the petitioner in view of the fact that respondent no. 6 (the second wife of Bulmajan Ali)....

Author: Sheersh Dhodi   Year: 2021 /Month: 8 /Vol: 2 /Issue:2 |  Subject: Constitution | Date: 06 Sep 2021 |  (Academic Journals)
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