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Laws of Defamation in today’s World

Defamation has a different meaning in various books and journals but in today’s world, everyone has a different meaning of the word defamation. So, what basically is defamation? And is it even useful ....

Author: Namrata Langade   |  Subject: Criminal | Date: 21 Jun 2021 |  (Articles by Professionals)

Court’s Discretion in Granting Sanctions: Consecutive or Concurrent Running of Sentences

Indian Courts have unswervingly recognized that a decision which is presented at the stage of sentencing is enormously complex, as the consequences of a sentence are of the ‘highest order’. In fact, t....

Author: Abhishek Goyal   |  Subject: Criminal | Date: 21 Jun 2021 |  (Articles by Professionals)

Execution of Decree in Partition Suit - Commencement of Period of Limitation

Whether the period of limitation of 12 years for bringing execution proceedings of decree of partition’ commences ‘on date of the passing of decree or when the decree was engrossed on stamp papers’ wa....

Author: Dr. C.S. Raghu Raman   |  Subject: Civil | Date: 03 Jun 2021 |  (Articles by Professionals)

Hague Rules- Embarking on the age of Business and Human Rights Arbitration

In this capitalist era, we are witnessing a rapid growth of transnational corporations and developing countries like India, with cheap resources, are always a favorable forum for these international ....

Author: Apoorvi Shrivastava & Fathima Rifa   |  Subject: Arbitration | Date: 31 May 2021 |  (Articles by Professionals)

Protection of Non-Personal Data : A Legal Perspective

With the introduction of PDP bill in Parliament, India may soon get its Personal Protection Law, while the Personal Data of individuals is protected by protected by Privacy laws in different legislati....

Author: Gurleen Kaur   |  Subject: Information Technology/Cyber Law | Date: 19 May 2021 |  (Articles by Professionals)

Protection of Trade Secrets and Confidential Information in India and Global Trends

competitive edge over its competitors and such information is unknown to other enterprises/entities. Trade secrets are a key component of intellectual property and protecting them, helps businesses ....

Author: Aarushi Jain and Yojit Pareek   |  Subject: Intellectual Property Rights | Date: 26 Apr 2021 |  (Articles by Professionals)

Gaming to E-Gaming: Keeping up With the Trend

The growing acceptability and popularity of online gaming in our society can be witnessed from the explosion of its advertisements in the mass media, with Dream 11 even becoming the title sponsor of I....

Author: Jayant Bajaj   |  Subject: Information Technology/Cyber Law | Date: 30 Mar 2021 |  (Articles by Professionals)

Understanding Bail [Part III]

In our previous Articles i.e. Understanding Bail-1 and Understanding Bail Part-2, we have systematically discussed in respect of the Sections 436, 437 and 438 of the Criminal Procedure Code. In the pr....

Author: Nagendra Pratap Singh   |  Subject: Criminal | Date: 24 Mar 2021 |  (Articles by Professionals)

Impact of Oecd and Un Model Treaties on Elimination Of Double Taxation

Double taxation is often an unintended consequence of tax legislation. It is generally seen as a negative element of a tax system, and tax authorities attempt to avoid it whenever possible. Double tax....

Author: K Anjana Devi & P.Shanmuga De   |  Subject: Direct Taxation | Date: 17 Mar 2021 |  (Articles by Professionals)

Understanding RERA

Regardless of having numerous acts such as Maharashtra Ownership Flats (Regulation of the Promotion, Construction, sale, Management and Transfer ) Act 1963, The Maharashtra Apartment Ownership Act, 19....

Author: Nagendra Pratap Singh   |  Subject: Property | Date: 10 Mar 2021 |  (Articles by Professionals)
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