Articles

Journal: Bharati Law Review Results: 149

A Critical Overview Of Censorship In Indian Cinema In The Light Of Role Of Cbfc

Cinema is an artistic expression of ideas, stories and often opinions, sometimes inspired by reality occasionally set to music, designed to enthral,  ...Read More

By: Satyam Rathore | | Miscellaneous

A Symbiotic Relation Between Human Rights And Consumer Protection

The word consumer is generic and broad, encompassing different categories of persons. The hirer, the buyer, the patient seeking medical services, the  ...Read More

By: Dr. Shubhada Gholap | | Human Rights

Access To Medicines: Trips Agreement, Doha Declaration And India’s Implementing Legislation

There is a conflict between international obligations relating to right to health and patent protection to pharmaceutical products. TRIPS Agreement m  ...Read More

By: Nandita S. Patil | | Intellectual Property Rights

Advertising By Legal Professionals

India is a country having over 1.2 million lawyers.1 However, as stated by Llyod Pearson, a London-based Legal Directories Consultant, there is insu  ...Read More

By: Isha Kalwant Singh | | Miscellaneous

An Insight Of The Armed Forces (special Powers) Act, 1958

The Armed Forces (Special Powers) Act, 1958 is one of the first anti-terrorism legislation which was passed by the Parliament to counter terrorism an  ...Read More

By: Roopal Tripathi And Atipriya Gautam | | Miscellaneous

An Investigation Of The Banished Section: Exploring Section 66a Of The It Act

The genius of the criminal world has been escalating with the ascension of technology. The world has been compelled to sit up and acknowledge the dil  ...Read More

By: P. Surya Teja And Biswaroop Mukherjee | | Information Technology/Cyber Law

Analysis Of The Legal Context Related To Aromatic And Medicinal Plants

The Indian systems of medicine and homoeopathy are holistic systems of medicine. They are considered to be safe cost effective and without major side  ...Read More

By: N. G. Manjunatha | | Miscellaneous

Anti-corruption Laws In The Pretext Of Social Justice In India

India is a big democratic country. It is well known for its value based constitutional text. Commendable concern has been given to the concept of jus  ...Read More

By: Dr. D. Rangaswamy | | Criminal

Arbitration And Conciliation (amendment) Act, 2015 - Key Changes And Circumstances Leading To The Amendments

The President of India promulgated the Arbitration and Conciliation (Amendment) Ordinance, 2015 on October 23, 2015 with a view to amend the Arbitrat  ...Read More

By: Zabeen Motorwala | | Arbitration

Arbitration Is Not, And Should Not Become, A Law Unto Itself

Alternative Dispute Resolution (ADR) is an alternative to the first system of dispute resolution that is courts. ADR is wide term in which comprises  ...Read More

By: Nikhil Kashyap | | Arbitration
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