Articles

Subject: Civil Results: 151

"transgenders Are No Way Different"- Protection Of Their Rights

We all are well aware of the marginal community which is recognized as 'Third Gender' by the apex court in the year 2014. Transgender is a term used  ...Read More

By: V. S. Dinesh And V. S. Krishna | 11/05/2018 | Civil

"travaux Preparatories" : As An External Aid To Interpretation Of Statutes

Today, one of the most important step for the growth and advancement of legal atmosphere is the development of judicial and administrative function  ...Read More

By: Payal Mishra | 06/29/2018 | Civil

‘in No Man’s Land In The Domestic And International Plane – Vodafone (i) And (ii)’. The Participation Of The Supreme Court And Delhi High Court.

The recent media-reported Delhi High Court and Supreme Court decisions, relating to the Vodafone v Union of India retroactive tax demand investorstat  ...Read More

By: Prof. Dr. Mool Chand Sharma And Jayanth Balakrishna | 01/24/2018 | Civil

“payment Of Principal Or Interest Principal Debtor Or By Surety, Does Or Does Not, Save The Period Of Limitation Against The Other”

The first decision In Gopal Daji Sathe v. Gopal Bin Sonu and Ors came in 1903 from Division Bench of the Bombay High Court and the next in Brajendra  ...Read More

By: Raghu Raman | 03/09/2016 | Civil

70th Anniversary Of The Gatt: Stalin, The Marshall Plan, And The Provisional Application Of The Gatt 1947

30 October 1947 marks the 70th anniversary of the conclusion of the negotiations for a “General Agreement on Tariffs and Trade” which became the corn  ...Read More

By: Roy Santana | | Civil

A Legal Perspective On Digital Trade: Keeping The Internet Neutral

The issue of internet neutrality, while a subject of heated debate in developed countries across the world, has more recently become a matter of inte  ...Read More

By: Tvisha Shroff And Katrin Kuhlmann | | Civil

A Possible Reading Of “the Nature Of The Judicial Process”

This paper, very simply put, is an attempted subversive reading of an influential text on how judges reach a decision—The Nature of the Judicial Proc  ...Read More

By: Mr. Sandipto Dasgupta | | Civil

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

Acknowledgement Of Debt By A Partner—are Other Partners Also Liable?

The legal provision in Sec. 20 (2) of the Limitation Act, 1963 declares that an acknowledgement or part payment,1 as he case may be, made one partner  ...Read More

By: C.s. Raghuraman | 10/09/2015 | Civil

Administrative Agency And Statutory Interpretation: A Comparative Analysis

Can an administrative body interpret statutes? In modern times, given the complexity of society, governance requires several statutes that are specia  ...Read More

By: Roopashi Khatri | | Civil
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