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Total Records: 67
 

Protection of Right to Adequate Housing in Post-Disaster Situations in India: An Assessment in the Light of International Law and Practice

Adequate housing is universally viewed as one of the most basic human needs. While it is among the most recognized of all economic, social and cultural rights, it is also vital so far enjoyment of oth....

Author: Subhradipta Sarkar   Year: 2015 /Month: 12 /Vol: 5 /Issue:Issue 1 |  Subject: Civil | Date: 02 Sep 2021 |  (Academic Journals)

Rebuilding Tunisia: An Analysis of the Transitional Justice Model

Unlike other formalist and positivist schools of law, transitional justice is malleable and can be molded to meet the needs of a circumstantial context via judicial and non-judicial processes. It acco....

Author: Enakshi Jha   Year: 2015 /Month: 12 /Vol: 5 /Issue:Issue 1 |  Subject: Civil | Date: 02 Sep 2021 |  (Academic Journals)

Case Note on ABC v The State (NCT of Delhi)

This Special Leave Petition arose from a judgment of the Delhi High Court. The appellant was an educated, financially secure unwed mother who had been taking care of her minor son since his birth, wit....

Author: Nooreen Haider and Rishima Rawat   Year: 2015 /Month: 12 /Vol: 5 /Issue:Issue 1 |  Subject: Civil | Date: 02 Sep 2021 |  (Academic Journals)

Intellectual Property Rights and Competition Law: A EU and India Analysis

The application of competition laws to intellectual property rights (IPR) has been an area of complication and topic for debates for a long time, both at the USA and the European Union. Competition la....

Author: Reeti Agarwal and Rishi Raju   Year: 2015 /Month: 12 /Vol: 5 /Issue:Issue 1 |  Subject: Civil | Date: 02 Sep 2021 |  (Academic Journals)

Bilateral Investment Treaties and Investment Arbitration: Renunciation or Re-Invention?

BITs generally provide for investment treaty arbitration (ITA) that can be initiated either by the investor or the host state in the event that a dispute arises in relation to the investment. These tr....

Author: Tania Singla   Year: 2015 /Month: 12 /Vol: 5 /Issue:Issue 1 |  Subject: Civil | Date: 02 Sep 2021 |  (Academic Journals)

Umbrella Clauses: A Jurisprudential Analysis under the Modern Day Bilateral Investment Treaties

BITs have proliferated over the past decade and have gradually changed the way of international investment disputes from diplomatic interventions and domestic law suits to international arbitration. T....

Author: Tanay Khanna and Milind Rai   Year: 2015 /Month: 12 /Vol: 5 /Issue:Issue 1 |  Subject: Civil | Date: 02 Sep 2021 |  (Academic Journals)

The Preventive Mechanism on Board an Aircraft, In The Light of the Montreal Protocol of 2014

In light of the increasing incidents of terrorism and crime, the Convention on Offences and Certain other acts committed on Board Aircraft (hereinafter, the Tokyo Convention) was formulated over 50 ye....

Author: Pranay Bali and Mihika Gupta   Year: 2015 /Month: 12 /Vol: 5 /Issue:Issue 1 |  Subject: Civil | Date: 02 Sep 2021 |  (Academic Journals)

Pre-Incorporation Contracts: A Legal Puzzle in India

For any contract to be a valid one, it needs to be executed between two competent persons.1 Birth of a company’s competency is marked by its incorporation.2 This gives it a separate legal existence3 a....

Author: Lakshmi Dwivedi and Varun Byreddy   Year: 2015 /Month: 12 /Vol: 5 /Issue:Issue 1 |  Subject: Civil | Date: 02 Sep 2021 |  (Academic Journals)

Parallel Imports and Trademark Infringement: An Indian Outlook

The term “Commercial Cannibalism” was coined by Herbert Spencer for piracy which goes hand in hand with the growth of commerce and is directly proportional to the same. Trade mark law, in turn, was a ....

Author: Satish Kumar Rai and Gurtejpal Singh   Year: 2015 /Month: 12 /Vol: 5 /Issue:Issue 1 |  Subject: Civil | Date: 02 Sep 2021 |  (Academic Journals)

A Critical Appraisal of Selected AAR Rulings

The Authority for Advance Rulings (AAR) came into being vide the Finance Act 1993, which introduced chapter XIXB to the Income Tax Act 1961(I-T Act). An ‘advance ruling’ under the Act is broadly a det....

Author: Akhil Deo   Year: 2015 /Month: 12 /Vol: 5 /Issue:Issue 1 |  Subject: Civil | Date: 02 Sep 2021 |  (Academic Journals)
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