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Reconfiguring Stakeholder-Oriented Directors’ Duties as under Section 166(2) of The Indian Companies Act 2013: The Bedrock of Corporate Governance

envisages a pluralist approach towards directorial duties wherein all non-shareholder interests alon....

Author: Parnika Sharma   Year: 2021 /Vol: 4 |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Academic Journals)

Bursting the Bubble of Corporate Governance: Attempting to Understand the Lacunae in Special Courts

This paper deals with the topic of special courts under Companies Act, 2013 and analyzes whether or ....

Author: Aman Raj Singh Bajwa and Anushka Agrahar Murugkar   Year: 2021 /Vol: 4 |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Academic Journals)

Independent Directors: Watchdogs of the Company?

The perennial tussle to align the interests of the management with the members of the company has once again drawn attention as an increasing number of independent directors resign from the board of c....

Author: Himani Shah   Year: 2021 /Vol: 4 |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Academic Journals)

Regulating Proxy Advisory Firms in India

The advent of proxy advisors, a decade ago, had barely created any ripples in the Indian corporate w....

Author: Debkanya Naskar   Year: 2021 /Vol: 4 |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Academic Journals)

Mergers and Acquisitions Transactions: Impact of Shareholder Activism on Corporate Governance

Mergers and Acquisitions (M&A) has evolved into an important corporate transaction for responding to ever increasing global competition, rapid expansion into new markets and economic survival of corpo....

Author: Naman Devpura and Varnik Yadav   Year: 2021 /Vol: 4 |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Academic Journals)

Liberalisation of Guidelines for other Service Providers

On November 05, 2020, the Department of Telecommunications (the “DoT”) issued the New Guidelines (“New OSP Guidelines”) for Other Service Providers (the “OSPs”)1. The New OSP Guidelines supersede the ....

Author: Indus Law   |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Newsletters from Law Firms)

Highlights of the changes in Bidder Eligibility Criteria for Engineering, Procurement and Construction Projects

The Ministry of Road Transport & Highways, through a letter dated 2 November, 2020, has introduced changes to eligibility criteria for bidders in relation to road projects undertaken on Engineering, P....

Author: Indus Law   |  Subject: Commercial | Date: 29 Jul 2021 |  (Newsletters from Law Firms)

FDI Policy, 2020: Does it really consolidate the extant FDI regime?

On October 28, 2020, the Department for Promotion of Industry and Internal Trade (the “DPIIT”), after a gap of 3 long years, unveiled the consolidated foreign direct investment (“FDI”) policy, 2020 (t....

Author: Indus Law   |  Subject: FEMA | Date: 29 Jul 2021 |  (Newsletters from Law Firms)

Amendment to the Aircraft Act, 1934

The Minister of Civil Aviation of India, Mr. Hardeep Singh Puri, introduced the Aircraft (Amendment) Bill, 2020 (the “Bill”) before the Lok Sabha on February 4, 2020, to introduce certain modification....

Author: Indus Law   |  Subject: Miscellaneous | Date: 29 Jul 2021 |  (Newsletters from Law Firms)

Restrospective application of Section 29 A (1): Delhi High Court settles the issue

Section 29 A was introduced in 20151 by way of Arbitration and Conciliation Act (Amendment) Act, 2015 (‘Amendment Act 2015’) which set out a timeline for the completion of arbitration proceedings comm....

Author: Indus Law   |  Subject: Arbitration | Date: 29 Jul 2021 |  (Newsletters from Law Firms)
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