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Moot Problem 2019

Moot Proposition The commencement of the nineteenth century can be regarded as the beginning of the positivist movement. Independent India inherited the best administrative machinery among all devel....

      (Moot Memorials)

Moot Problem 2019

Theme: Transparency & Accountability in Justice Administration: Challenges & Solutions 9. Moot Problem The state of Wonderland in Esselworld has been hard hit by the problem of corruption in publi....

      (Moot Memorials)

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)

Legal Update - September 20, 2019

Author: Neeti Niyaman   |  Subject: Miscellaneous |  (Newsletters from Law Firms)

Exploring the Duality of the Election Commission and the Scope of Judicial Review

Recently, there has been a spate of litigation in cases of disqualification of members of parliament....

Author: Sregurupriya Ayappan   Year: 2019 /Vol: Volume 4.3 |  Subject: Election |  (Academic Journals)

Legal Update - August 23, 2019

Author: Neeti Niyaman   |  Subject: Miscellaneous |  (Newsletters from Law Firms)

Dancing In The Dark: The Right To Effective Legal Assistance In India

Conversations about legal aid and assistance in India have, by and large, been solely focused on the....

Author: Abhinav Sekhri   Year: 2019 /Vol: Volume 4.3 |  Subject: Constitution |  (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)

BOOK REVIEW JAMES R. MAY AND ERIN DALY, EDS., HUMAN RIGHTS AND THE ENVIRONMENT: LEGALITY, INDIVISIBILITY, DIGNITY AND GEOGRAPHY (EDWARD ELGAR 2019)

May and Daly, professors at Widener University Delaware Law School in the United States, have long b....

Author: David Takacs   Year: 2019 /Vol: 15 |  Subject: Environment |  (Academic Journals)

John A.P. Chandler, Petroleum Resource Management: How Governments Manage their Offshore Petroleum Resources (Edward Elgar 2018)

Effective natural resource management requires a robust legal framework. In carefully comparing and ....

Author: Roopa Madhav   Year: 2019 /Vol: Volume 15 |  Subject: Environment |  (Academic Journals)
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