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Joint Venture Agreement and its Clauses

Joint Venture Agreements are agreements which two or more business entities sign to enter into a contract to engage collectively into a business project or in permanent association to carry on the rou....

Author: Muskan Sharma   |  Subject: Corporate - Company/Partnership | Date: 27 Jan 2021 |  (Articles by Students)

Recognizing the Human Rights of Sex Workers in India: Their Rights and Issues

Sex workers all over the world face a continuous risk of abuse. Despite of the fact human rights violations are common throughout India; they are predominantly prevalent in the lives of the people inv....

Author: Avni Kritika and Adarsh Kumar   |  Subject: Human Rights | Date: 27 Jan 2021 |  (Articles by Students)

Social Media, Criminal Intimidation and the Need for Change

Section 503 of the Indian Penal Code, 1860 defines Criminal Intimidation as: “Whoever threatens another with any injury to his person, reputation or property, or to the person or reputation of any on....

Author: Astha Tripathi   |  Subject: Information Technology/Cyber Law | Date: 27 Jan 2021 |  (Articles by Students)

Critical Analysis of Right to Protest in India

Public Protests are the walls on which a democratic country thrives, as it allows the voices of general public to be heard by those in power. India got independence because of a series of protests and....

Author: Yukta Ambastha   |  Subject: Constitution | Date: 25 Jan 2021 |  (Articles by Students)

Coping with the Deadly Virus: Emergency Legislations Across the World

There’s much that we still don’t know about the COVID-19 pandemic, but there’s also much about the lethal virus that we do know. The world is facing a highly transmissible and deadly virus that can be....

Author: Dikshi Arora & Shivank Kumar   |  Subject: Miscellaneous | Date: 25 Jan 2021 |  (Articles by Students)

Analyzing Companies Act: A Step Towards Good Governance

The very purpose of introducing legislation is to protect the interest of the people. We have had Acts which were introduced even before the Constitution had come into force. Time and again these legi....

Author: Rupal Chhaya   |  Subject: Corporate - Company/Partnership | Date: 25 Jan 2021 |  (Articles by Students)

Arjun Panditrao Khotkar v. Kailash Kushanrao Gorantyal and Others – Case Analysis

Concerning Sections 65A and 65B of the Indian Evidence Act, 1872 (‘the Act’), the law was demystified in the case of Anwar P.V v. P.K. Basheer and others1 (‘Anwar’). Although Anwar’s judgment was deli....

Author: Tupakula Nikhil   |  Subject: Criminal | Date: 25 Jan 2021 |  (Case Studies & Briefs)

Revisiting the Pioneer Judgement: Is the Round Hole Created Equal for All?

The Supreme Court in its landmark ruling in Pioneer Urban Land and Infrastructure Limited and Anr. Vs. Union of India & Ors.2 (“Pioneer”) recognized real estate allottees or home buyers as financial c....

Author: Shreya Chandhok and Mansi Mishra   |  Subject: Insolvency | Date: 22 Jan 2021 |  (Articles by Students)

Protection of Trademarks: Demonstrating Acquired Distinctiveness in Descriptive Marks

For any business to be successful, it needs to have a brand which is protected by the law. Getting a trademark protected under the trademark law is very crucial if any business wants to enjoy an exclu....

Author: Harita Kansara & Shubham Mathur   |  Subject: Intellectual Property Rights | Date: 22 Jan 2021 |  (Articles by Students)

Principle of Strict Liability and Absolute Liability vis-a-vis Vizag Gas Leak Case

Generally, a person can be made liable only when he is at fault i.e., when he has done some wrong (civil). The principle of Strict Liability and Absolute Liability are seen as an exception to the gene....

Author: Hitesh Vachhani & Shrishti Mittal   |  Subject: Civil | Date: 22 Jan 2021 |  (Articles by Students)
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