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International Transfer Of Salw: Limitations And Problems

Demobilization or Arms Control as an issue of International law has developed in the twentieth century, in the Covenant of the League of Nations and the UN Charter. Members of the League of Nations ac....

Author: Sankul Kabra And Mayuri Bahuguna   Year: 2017 /Month: 4 /Vol: Volume 2 |  Subject: International Law |  (Academic Journals)

The South China Sea Dispute

The South China Sea, because of its strategic import, has been the subject of vigorous debate regionally and globally for many years now. It has been a highly contentious issue in the South East Asian....

Author: Akanksha Mishra And Tushar Giri   Year: 2017 /Month: 4 /Vol: Volume 2 |  Subject: International Law |  (Academic Journals)

Space Environment: Damage Caused By Space Debris And The Determination Of Liability

Ever since the launch of space exploration, a new dimension has been added to the sphere of International Law. Space activities take place within the framework of multilateral and bilateral treaties a....

Author: Divya Muralidharan And Anjana. A   Year: 2017 /Month: 4 /Vol: Volume 2 |  Subject: International Law |  (Academic Journals)

The Story Of "Comfort Women": Sexual Violence in The International Law

The term "Comfort women" was a euphemistic term used for women who were forced to serve as sex slaves to the Japanese military army during the World War II. The army recruited young women, as young as....

Author: Nandini Comar   Year: 2017 /Month: 4 /Vol: Volume 2 |  Subject: International Law |  (Academic Journals)

The Yemen Crisis

The modern day Yemen was born out of cold violence that happened between the earlier North and South Yemen in the 1980s and 1990s. The Houthis (who come from the Northern Province of Sa'dah) and the p....

Author: Krishnaprasad Mundayoor   Year: 2017 /Month: 4 /Vol: Volume 2 |  Subject: Miscellaneous |  (Academic Journals)

An Internationally Unresolved Story: Rhyme of the Italian Marines

Man by his nature many other creatures has a habit of claiming the territory in which he dwells. Such claims do not just establish exclusivity over land's usage but at the same time tends to grant cer....

Author: Pulkit Jain And Aditya Sharma   Year: 2017 /Month: 4 /Vol: Volume 2 |  Subject: Miscellaneous |  (Academic Journals)

Difficult Questions: Obeying International Humanitarian Law in Modern Conflict

As long as armies have met in battle, there have been limits on soldiers' conduct in combat...Such rules and laws have been based not only on national interests, but on sound tactical and strategic co....

Author: Frank Ledwidge   Year: 2017 /Month: 4 /Vol: Volume 2 |  Subject: Human Rights |  (Academic Journals)

Diplomatic Dealings With DAESH and the Like

Global terrorism is a threat to global peace and security which has now surpassed borders of nations and delved into culture, religion and personal beliefs to encapsulate the entire world with terror.....

Author: Tanya Singh And Malay Srivastava   Year: 2017 /Month: 9 /Vol: Special Issue |  Subject: International Law |  (Academic Journals)

Choice of Law in International Commercial Arbitration

International commercial arbitration is a means for resolving the disputes that has arisen under the international commercial contracts. In mos of the circumstances the contracts have the dispute reso....

Author: Dr. Vandana Singh And Misha Bahamani   Year: 2017 /Month: 9 /Vol: Special Issue |  Subject: Arbitration |  (Academic Journals)

International Commercial Courts And Commercial Arbitration: Competitors Or Partners?

The global commercial community in the last fifty years, has widely accepted arbitration as a widely accepted mechanism for resolving international commercial disputes between the parties. Arbitration....

Author: Pragya And Vedant Kumar   Year: 2017 /Month: 9 /Vol: Special Issue |  Subject: Arbitration |  (Academic Journals)
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