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REFUGEE PROTECTION IN INDIA: THE CONUNDRUM OF HUMAN RIGHTS AND STATE SOVEREIGNTY

Refugees have been permitted to take abode in India for centuries. However, there is no well-defined law on refugees in India. Ad-doc policies and judicial pronouncements have provided some relief on ....

Author: Dr. Garima Tiwari and Ankit Dhotrekar   Year: 2019 /Vol: Volume 5, Issue 2 |  Subject: Human Rights |  (Academic Journals)

JUDICIAL PATTERNS IN THE ENFORCEMENT OF FOREIGN JUDGMENTS: INTERNATIONAL CHILD CUSTODY ISSUES

The cases concerning parental child abduction often raise questions of comity of courts principle since they are generally cross-jurisdictional. The comity of courts principle requires that courts eff....

Author: Lakshana R   Year: 2019 /Vol: Volume 5, Issue 2 |  Subject: Family Law |  (Academic Journals)

THE PATENTING OF LIFE FORMS

Biological exploration has been broadening its horizons to infinite spaces. It was not long ago that living organisms which are naturally occurring entities in the world were free from the intrusion o....

Author: Siddharth Jain and V. Saketh Roy Vydyula   Year: 2019 /Vol: Volume 5, Issue 2 |  Subject: Intellectual Property Rights |  (Academic Journals)

UNDERSTANDING PENAL POPULISM IN THE BACKDROP OF UNFOUNDED DEVELOPMENTS IN RAPE LAWS

This paper concerns the recent developments in rape laws through multiple legislative amendments introducing death penalty as a punishment for rape of women below 12 years of age. The author has atte....

Author: Anmol Jain   Year: 2019 /Vol: Volume 5, Issue 2 |  Subject: Criminal |  (Academic Journals)

Comparative Advertising and Generic Disparagement: A Probe into its Status in the Indian Legal System in the light of Recent Cases

Advertising means, the making of a representation in any form in connection with a trade, business, craft or profession in order to promote the supply of goods and service. Whereas, Comparative advert....

Author: Pratyayee Saha And Rudrani Sengupta   Year: 2018 /Vol: Volume 4.2 |  Subject: Intellectual Property Rights |  (Academic Journals)

Decent Work for Domestic Workers: Reflections in the Indian Legal Context

Domestic work is one of the most important avenues of work for semi-literate or illiterate people. In fact, it is the primary source of employment for women working in unorganized sector. Increase in ....

Author: Shraddha Gome   Year: 2017 /Vol: Volume 4.1 |  Subject: Employment Laws |  (Academic Journals)

Transformative Constitutionalism and the Judicial Role: Balancing Religious Freedom with Social Reform

Constitutions are, stricto sensu, documents that contain provisions governing the interrelationship of the various organs of the state, and provide for checks to prevent abuse of power by them. Howeve....

Author: Sanskriti Prakash And Akash Deep Pandey   Year: 2017 /Vol: Volume 4.1 |  Subject: Constitution |  (Academic Journals)

The Concept Of Deceptive Similarity: Law & Public Policy

A trademark refers to the visual symbol in the form of word, a device, or a label which is applied to the articles of commerce with the sole motive to indicate to the consumers that the goods are thos....

Author: Prabhdeep Kaur Malhotra   Year: 2017 /Vol: Volume 3 |  Subject: Intellectual Property Rights |  (Academic Journals)

A Conceptual And Legal Analysis On How Film Censorship Hampers The Freedom Of Artistic Expression

Freedom of artistic expression is the principle that an artist should be unrestrained by law or convention in the making of his or her art. All persons enjoy the right to freedom of artistic expressio....

Author: Chandana Arval   Year: 2017 /Vol: Volume 3 |  Subject: Media and Telecommunication |  (Academic Journals)

Tax Liability Of Non-residentswith Special Reference To Foreign Law Firms

In today’s world of liberalization, privatization and globalisation, it is common for businesses and individuals, who are residents in one country to make earnings, profits, etc. i.e. taxable income i....

Author: Isha Kalwant Singh   Year: 2017 /Vol: Volume 3 |  Subject: Direct Taxation |  (Academic Journals)
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