Articles

Source: Jamia Law Journal Results: 42

Afcons Infrastructure Limited V. Nagpur Metro Rail Corporation Limited And Anr.

India’s economic growth and prosperity has been on a steady rise over the last decade owing to rigorous policy changes thereby attracting higher leve  ...Read More

By: Sanjana Buch | | Commercial

Age Of Criminal Responsibility And The Child Criminal Justice: Imperatives Of Developmental Model Of Juvenile Justice For India

Children are the ‘subservient’ and ‘underclass’ of the society and their development is directly connected with how we raise them  ...Read More

By: Muzaffar Hussain Mir | | Criminal

An Analysis Of Non-refoulement In Indian Legal Framework

According to Goodwin-Gill ‘refouler’, means ‘to drive back or to repel, as of an enemy who fails to breach ones’ defences’  ...Read More

By: Megha Purohit And Mayank Purohit | | Civil

Anatomy Of Acid Attacks In India: Recommendations For Deterrence

Acid Attacks are a vicious form of aggression against women. The severity of hurt by acid is of enormous proportions which leaves the victim with vis  ...Read More

By: Alok Rawat And Dr. Saadiya | | Criminal

Case Comment Moindeen E.m. V. State Of Kerala

RECENTLY, THE KERALA High Court decided a case concerning the publication of the need for donation of organs. The decision in this case highlights th  ...Read More

By: Anjali Prabhakaran | | Medical Negligence

Case Commentary: Right To Be Forgotten

‘RIGHT TO BE forgotten’ is a concept whereby a person would have the right to lead an anonymous life in reference to data retention and digital memor  ...Read More

By: Kunika Khera | | Civil

Climate Change And Human Rights: The Meeting Of The Twains

CLIMATE IN a narrow sense is usually defined as the average weather. Broadly, it can be defined in terms of the mean and variability of relevant quan  ...Read More

By: Stanzin Chostak | | Human Rights

Combating Cyber Obscenity In India And United States Of America: A Comparative Analysis

Obscenity is a global and complex issue because it involves other related issues like decency and morality which varies from society to society. What  ...Read More

By: Sushila Devi Chauhan And Ritu | | Information Technology/Cyber Law

Communal Harmony: Need Of The Hour

INDIA IS a country of multi-ethnic culture where people belonging to different religious, racial, cultutral and lingual identities live together harm  ...Read More

By: Dr. M. Asad Malik | | Constitution

Computer Programme –does Itwarrant Patenting: A Case Study Of India

“EVERSINCEa demand for ‘software patents’arose fromthe early 1970s, these patents have been problematic.”1 Hitherto patents used to be granted to reg  ...Read More

By: Dr. Sajid Z. Amani | | Patent
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