Articles

Journal: KLE Law Journal Results: 52

“death Penalty And Pardoning Power Of President: A Comparative Analysis Between The Position In India And United States Of America”

Since the beginning of civilization there has been crime, and the retaliation from the civilized society has manifested in the form of punishment. In  ...Read More

By: Palasree Kirttania | | Criminal

A Mockery Of The Philosophy Behind Protection Of Women From Domestic Violence Act, 2005 An Indian Case Study Indra Sarma V. V.k.v. Sarma

Indra Sarma v. V.K.V. Sarma1 was an Apex Court decision rendered by a two judge bench comprising of J. K. S. Radhakrishnan, and J. Pinaki Chandra Gho  ...Read More

By: Anuja S. | | Criminal

Absolute Liability And The Changing Power Equations

The only constant phenomenon in a society is progress. It is an important trait of the society. Developent is therefore, inevitable. One of the metho  ...Read More

By: Mrunmayi M. Vaidya | | Civil

Abuse Of Dominant Position Under Competition Law: Legal Subtleties

The Competition Act, 2002, defines competition law as synonymous with the term antitrust, antimonopoly or fair trade in other legal jurisdictions. It  ...Read More

By: Dr. Sairam Bhat | | Competition / Antitrust

Alternatives To Litigation In India

It is now widely acknowledged that our litigation system requires drastic spring cleaning. This is not to minimize the role our courts, especially th  ...Read More

By: Dr. J. M. Mallikarjunaiah | | Arbitration

An Overview Of Law Relating To Protection Of Consumers From Misleading Advertisements: Few Suggestions

Every one of us is a consumer in one way or the other. In today’s scenario we are dependent upon the information before we buy a good. We get this in  ...Read More

By: Dr. Sangeeta Taak | | Consumer

An Overview Of Regulation Of Ip Related Trade Practices Under The Competition Act, 2002

It is widely believed that the presence of strong intellectual property rights spurs innovation, which in turn leads to higher economic growth and in  ...Read More

By: Prof. Madivalappa Matolli | | Intellectual Property Rights

Child Pornography In India - A Problem Yet To Be Tackled Effectively!

Others might not accept a thing that or as section of population may term as pornography. Similarly, the sovereign nations differ in their approach a  ...Read More

By: Dr. Vishnu Prasad R And Gowri Vishnu Prasad | | Criminal

Climate Change: Divestor Of Child Rights

In recent times, climate change is emerging as a major environmental disaster. Several causes can be identified for this environmental harm. Rapid in  ...Read More

By: Shivagita And Ann Thania Alex | | Human Rights

Compulsory Licensing Of Patent In India: A Special Reference To Compulsory Licensing Of Pharmacutical Patent

Utilitarian theory of protection of intellectual property supports creation of intellectual property rights as an appropriate means to foster innovat  ...Read More

By: Manojkumar V. Hiremath | | Intellectual Property Rights
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