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Special Methods and Techniques for Investigating Drug Trafficking

This paper focuses on some of the methods and techniques used by law enforcement authorities to identify suspects, crimes, the manner in which they were committed and the evidence necessary for provin....

Author: Laurentiu Giurea   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)

Suggestibility in Interview and Interrogation. Considerations About the Use of Smile

The author develops a discourse on suggestibility, on how smile can be used to guide the behavior of people investigated, about how the presence of smile, jokes and laughter in the conduct of the pers....

Author: Gabriel Ion Olteanu   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)

Plants Significance in Judiciary Inquiry

When an offence was perpetrated within a vegetal environment (wood, park, field with vegetation etc.) the plants can play a significant role in the circumstances clarification in which the offending a....

Author: Popa Gheorghe   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)

The Status Of Women Related To Crimes

In a society confused by the globalization of crime we need to perform a complex analysis in order to locate the woman in this society, regarding gender differences, her role within the family and the....

Author: Stefania Georgeta Ungureanu   Year: 2013 /Vol: Volume 3 |  Subject: Criminal |  (Academic Journals)

Informarea, Promovarea/publicitateai Diseminarea Rezultatelor Obinute

Proiectul de cercetare ştiinţifică desfăşurat în parteneriat cu Universitatea „Alexandru Ioan Cuza” din Iaşi a început în anul 2009 de la o idee care a devenit apoi plan,....

Author: Dragos Andrei Ignat, Marin Ruiu, Amalia Nitu   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)

International Judicial Cooperation in the Field of Special Investigation Techniques

The alarming growth of cross border crime and the need to prevent and combat more effectively and in an organized approach, both at European and international level, resulted in the adoption of some i....

Author: Alexandru Boroi   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)

Comparative Dna Degradation In Bones Fragments

The aim of this study is to follow the changes that occur, in time, at DNA level and to establish an efficient and reliable protocol for ancestral DNA extraction from bones found in archaeological sit....

Author: Lucian Gorgan, Radu Druica, Andrei Stefan, Mitica Ciorpac   Year: 2013 /Vol: Volume 3 |  Subject: Miscellaneous |  (Academic Journals)

The Phenomen Of Piracy. Lack Of Legal Provisions

Piracy is one of the oldest crafts. The most dangerous areas, where there were seas pirate attacks a....

Author: Emilian M. Dobrescu   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)

Evolution In Identify Individuals Ways By External Answer To Description

The Roman philosopher Cicero said that “everything is in the face”, and truly the human face is a complex, multifunctional part of our anatomy which tells the world, who we are and what we are feeling....

Author: Emilian Stancu   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)

Forensic Examination Of Forged Documents

The study is focused on the issue of forged documents, underlying the main ways this crime can be committed and the measures taken by the judicial authorities to preserve documents, restoration of wri....

Author: Laurentiu Giurea   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)
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