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Total Records: 102
 

Pharmaceutical Patents And Healthcare

An essay on how the post-T.R.I.P.S. regime relating to pharmaceutical patenting in India affects iss....

Author: Abhayraj Naik   /Vol: Volume 2 |  Subject: Intellectual Property Rights |  (Academic Journals)

The Maoist Movement and the Indian State - Mediating Peace

The Naxalite Movement started out as an outburst against an exploitative system which has remained a....

Author: G Haragopal   /Vol: Volume 8 |  Subject: Miscellaneous |  (Academic Journals)

Sarendibs Sorrow -- Sri Lankas Continuing Conflict

Horace Walpole, the 4th Earl of Orfo1d(24 September 1717 — 2 March 1797) coined the Word 'serendipit' in one of his numerous letters, and credited the derivation to a ‘silly fairy tale’ that he had re....

Author: Abhayraj Naik   /Vol: Volume 4 |  Subject: Human Rights |  (Academic Journals)

Is Law just a Means to an End

In all modern legal systems, lawyers and politicians have become used to thinking of law as an instrument for achieving chosen purposes — whether these purposes are chosen by government (as public pol....

Author: Roger Cotterrel   /Vol: Volume 4 |  Subject: Miscellaneous |  (Academic Journals)

Law And The Common Good

I Brian Tamahana s ”l_aw as a Means to an End; Threat to the Rule of Law,” selected last year for special honour by the Association of American Pub]jshe1s, is a book about an allegedly dangerous tran....

Author: Ofer Raban   /Vol: Volume 4 |  Subject: Constitution |  (Academic Journals)

Grassroots NGO Regulation and China’s Local Legal Culture

Law-lauding ideology and rhetoric has been increasingly evident in China since the end of the Cultur....

Author: Anna Jane High   /Vol: Volume 9 |  Subject: Miscellaneous |  (Academic Journals)

Looking for the Guilty? Look into the Mirror: Complicity in opression through choosing inaction, and the resistive potential of tragic counter narratives in Albert Camus' The Plague and Gabriel Garcia Marquez' Chronicle of a Death foretold

This article attempts to explore the possible intersections between two texts as widely different as....

Author: Apoorva Yadav   /Vol: Volume 9 |  Subject: Miscellaneous |  (Academic Journals)

Flying Kites In A Global Sky - New Models Of Jurisprudence

Writing on the interface between law and society faces major irritations, to put it mildly, if one ....

Author: Werner Menski   /Vol: Volume 7 |  Subject: Jurisprudence |  (Academic Journals)

Book Review - A Liberal Theory Of International Justice

The idea of the State as the perceived state of normality seems to be the central theme the book pur....

Author: Parvathi Menon   /Vol: Volume 8 |  Subject: International Law |  (Academic Journals)

Standard Essential Patents On Low-cost Mobile Phones In India: A Case To Strengthen Competition Regulation

The realization of the promise of the sub hundred dollar mobile device as a facilitator of access to knowledge is contingent inter alia on its availability in the market place. In turn, the market ava....

Author: Mr. Nehaa Chaudhari   /Vol: Volume 11 |  Subject: Intellectual Property Rights |  (Academic Journals)
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