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Total Records: 183
 

Human Trafficking: A crime that shames all

“People were created to be loved. Things were created to be used. The reason why the world is in chaos is because things are being loved and people are being used.”1 Human trafficking has been a cri....

Author: Simran   Year: 2018 /Month: 7 /Vol: 6 /Issue:ISSN: 2456-9704 |  Subject: Human Rights | Date: 09 Aug 2021 |  (Academic Journals)

Vaccine Injury and Death Compensation Programme in India

The purpose of this Article to emphasized on the need of a national level compensation programme, through launching a concerned programme “With the aim to provide monetary aid to the people who suffer....

  Year: 2021 /Month: 7 /Vol: 1 /Issue:3  Subject: Miscellaneous | Date: 29 Jul 2021 |  (Academic Journals)

Turning a Blind Eye on Evidentiary Value of Phone Tapping In India

This paper is based on the admissibility of phone tapping in the court of law with reference to right to privacy. So the tapping of the private conversations made by people cannot be taped without sho....

Author: Aparna Raj & Nishi Mehta   Year: 2021 /Month: 7 /Vol: 1 /Issue:3 |  Subject: Evidence Law | Date: 29 Jul 2021 |  (Academic Journals)

Tukaram and Another V. State of Maharashtra

This analysis is done by using secondary sources. It is about a rape case that occurred in in Desaiganj police station in the Gadchiroli district of Maharashtra. It is a landmark case that brought the....

Author: Mansi Shukla   Year: 2021 /Month: 7 /Vol: 1 /Issue:3 |  Subject: Criminal | Date: 29 Jul 2021 |  (Academic Journals)

Transgender Rights

“Sexual and gender minorities in contemporary in India are formed in the interstices between the neoliberal, Hindutva state, transnational discourses of liberal democracy and sexual ‘rights’, as well ....

Author: Bhavya Gaba   Year: 2021 /Month: 7 /Vol: 1 /Issue:3 |  Subject: Constitution | Date: 29 Jul 2021 |  (Academic Journals)

Transfer of Property – Movable & Immovable

Transfer of Property Act came into existence in the year 1882, and from then movable and immovable property were defined under this act. Before that, immovable property was governed by the English law....

Author: Isha Mittal & Ramya Mihir   Year: 2021 /Month: 7 /Vol: 1 /Issue:3 |  Subject: Property | Date: 29 Jul 2021 |  (Academic Journals)

The Role of Judiciary in Protecting Farmers’ Rights in the Context of Farms Bill 2020 - An Analysis

It can't be denied that the current agricultural market economy is in the dire need of changes for the government assistance of the farmers. Nonetheless, the new Farm Bills presented by the Union Gove....

Author: Dr. Bijaya Kumar Behera & Sourav Mohan Chatterjee   Year: 2021 /Month: 7 /Vol: 1 /Issue:3 |  Subject: Constitution | Date: 29 Jul 2021 |  (Academic Journals)

The One-Rupee Fine Raising Eyebrows: Excavating the Notable Contempt Case

The research paper delves in the concept of contempt of court in light of Prashant Bhushan’s case. It not only described the judgement passed by the Apex Court but also critically analysed the same. T....

Author: Oishika Banerji, Shoronya Banerjee, Devraj Naskar   Year: 2021 /Month: 7 /Vol: 1 /Issue:3 |  Subject: Contempt of Court | Date: 29 Jul 2021 |  (Academic Journals)

Terrorism – A Threat to Human Rights

This research paper goes into the details of terrorism and its impact on human rights. First, it discusses the definitional aspect of terrorism and human rights and then moves to human rights as a by-....

Author: Pranjal Vashisht, Tanya Singh and Priyanci Prasad   Year: 2021 /Month: 7 /Vol: 1 /Issue:3 |  Subject: Human Rights | Date: 29 Jul 2021 |  (Academic Journals)

Social Disorganization and Mass Society Theory of Modernity: Retake On the Interplay of Social Control and Crime

Even though criminal activities are perceived as purely individualistic, substantial underpinnings of almost all crimes are found in the influences of one’s community. Any society shapes the demeanour....

Author: Vanshika   Year: 2021 /Month: 7 /Vol: 1 /Issue:3 |  Subject: Criminal | Date: 29 Jul 2021 |  (Academic Journals)
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