ARTICLES

Skip Navigation Links.
Collapse <div>Categories</div>
Categories
Articles by Professionals
Articles by Students
Collapse Academic JournalsAcademic Journals
Supremo Amicus
Indian Journal of Law and Legal Research
Global Sports Policy Review
NLIU Law Review-NLUO Bhopal
Jus Corpus Law Journal
Legal Spectrum-CNLU Patna
Arbitration and Corporate Law Review
International Journal of Advanced Legal Research
Journal on Corporate Law and Governance-National Law University, Jodhpur
Journal on Corporate Law & Governance
Journal of Intellectual Property Rights
Indian Journal of Law & Technology
UPES Student Law Review-University of Petroleum and Energy Studies, Dehradun
Burnished Law Journal
International Journal of Legal Science and Innovation -VidhiAagaz
Journal of Sports Law Policy and Governance
Delhi Law Review - Student Edition-Faculty of Law, Delhi University
NUJS Law Review
GNLU Law Review
Jamia Law Journal
International Journal of Law Management and Humanities-Vidhi Aagaz
Comparative Constitutional Law And Administrative Law Quarterly(CALQ)
Lex Forti Legal Journal-Lex Forti
International Journal of Legal Research
Journal of Indian Law and Society [JILS]
Indian Journal of Law & International Affairs
NMIMS Law Review
Environment Law and Society Journal
NMIMS Student Law Review
Indian Journal of International Economic Law
The Socio-Legal Review
LexKhoj Journal of Law and Socio-Economic-Lex Khoj
LexKhoj International Criminal Law Journal-Lex Khoj
GLS Law Journal-GLS Law College
International Journal of Legal Studies and Research(IJLSR)
HNLU Student Bar Journal
Jus Dicere : Discover the World of Law
Trade Law and Development
LEAD Journal
The Indian Journal of Law & Public Policy
Nirma University Law Journal [NULJ]
KLE Law Journal
National Law School of India Review
Bharati Law Review
Environmental Law & Practice Review
Competition Law Reports
Awarded Law Research Reports Journal
International Journal of Criminal Investigation
Veer Narmad South Gujarat University (VNSGU) Journal of Law
Chartered Accountant Practice Journal
Student Bar Review
Expand Newsletters from Law FirmsNewsletters from Law Firms
Case Studies & Briefs
Moot Memorials
Expand Alerts, Press Releases, InsightsAlerts, Press Releases, Insights
Filter:
Total Records: 21
 

Financial Literacy and The Indian Premier League

For professional athletes, success on the field of play must be matched by success off the field of ....

Author: Athena Constantinou and Ian Blackshaw   Year: 2019 /Month: 12 /Vol: 1 /Issue:2 |  Subject: Miscellaneous | Date: 22 Jul 2021 |  (Academic Journals)

Demystifying The Myth: Recreational Drugs are not Performance Enhancing Drugs

With the huge uproar by many athletes and credible evidence produced by medical scientists over including Recreational Drugs in the prohibited list of the World Anti-Doping Agency (WADA) Code, it is a....

Author: Tejaswa Naswa   Year: 2019 /Month: 12 /Vol: 1 /Issue:2 |  Subject: Miscellaneous | Date: 22 Jul 2021 |  (Academic Journals)

Strict Liability, Inadvertent Doping, and the Wada Code - A Case of Disproportionality

The WADA Code aims to regulate doping by athletes in international sporting events. The regulation i....

Author: Nivedhitha K.   Year: 2019 /Month: 12 /Vol: 1 /Issue:2 |  Subject: Miscellaneous | Date: 22 Jul 2021 |  (Academic Journals)

Gender Verification Test: Analyzing the Legal Ramifications on Women Athletes

Gender Verification Test as the name suggests essentially means to determine an athlete’s gender, i.e., whether they are male or female since both males and females have been competing separately in c....

Author: Adeeti Singh   Year: 2020 /Month: 12 /Vol: 2 /Issue:1 |  Subject: Miscellaneous | Date: 22 Jul 2021 |  (Academic Journals)

Challenges to the Anti-Doping Regulations in Esports

The paper shall explore the various challenges posed to the effective implementation of the Esports ....

Author: Pranav Bafna   Year: 2020 /Month: 12 /Vol: 2 /Issue:1 |  Subject: Miscellaneous | Date: 22 Jul 2021 |  (Academic Journals)

The Impact of The Olympics on Ambush Marketing Laws of a Host-Nation

This essay deals with the impact of the Olympics on the framework of ambush marketing laws of a Host....

Author: Paras Marya   Year: 2020 /Month: 12 /Vol: 2 /Issue:1 |  Subject: Miscellaneous | Date: 22 Jul 2021 |  (Academic Journals)

Impact of a Pandemic on The Sporting World: Analyzing Potential Contractual Disputes in Sports due to the spread of COVID-19

Beyond its extremely concerning health-related implications, COVID-19 has also massively impacted tr....

Author: Angad Singh Makkar   Year: 2020 /Month: 12 /Vol: 2 /Issue:1 |  Subject: Miscellaneous | Date: 22 Jul 2021 |  (Academic Journals)

Spectatorial Duty of Care in Sports: From Hooliganism to Game-Disruption

The question of who is liable for the offending actions of spectators at sporting events is one that has remained largely unanswered. An understanding of the same becomes especially relevant in light ....

Author: Siddharth Saxena   Year: 2020 /Month: 12 /Vol: 2 /Issue:1 |  Subject: Miscellaneous | Date: 22 Jul 2021 |  (Academic Journals)

The Discrimination and Inadequacy in The Sex-testing Policies employed by Sports Authorities

Sports Law is a field encompassing a galore of ideas. Experts agree that the underlying objective of....

Author: Rohan Mandal   Year: 2020 /Month: 12 /Vol: 2 /Issue:1 |  Subject: Miscellaneous | Date: 22 Jul 2021 |  (Academic Journals)

Sports Sponsorship Contracts and the Pandemic: Addressing the Uncertainties

Sports sponsorships are commercial transactions between sporting organizations, teams etc. and sponsoring entities which result in a partnership by virtue of exchange of certain rights and obligations....

Author: Mustafa Rajkotwala and Dhanishta Mittal   Year: 2020 /Month: 12 /Vol: 2 /Issue:1 |  Subject: Miscellaneous | Date: 22 Jul 2021 |  (Academic Journals)
123