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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)

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)

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)

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)

Rantzeska Papadopoulou, The Protection of Traditional Knowledge on Genetic Resources (Edward Elgar 2018)

Traditional Knowledge (TK) is a subject matter which cuts across different spheres of legal regulati....

Author: Shachi Singh   Year: 2019 /Vol: Volume 15 |  Subject: Environment |  (Academic Journals)

The Dangers Of Allowing Foreign Political Contributions: A Theoretical Perspective

Compaign contributions are often condemned as a necessary evil associated with elections. However, the Indian parliament's decision to allow political contributions from entirely foreign owned compani....

Author: Vasudev Devadasan And Asmita Singhvi   Year: 2019 /Vol: Volume 4.3 |  Subject: Civil |  (Academic Journals)

2019 Memorial Appellant

1st JAGANNATH MEMORIAL NATIONAL MOOT COURT COMPETITION, 2019 MEMORIAL ON BEHALF OF APPELLANT 1 1st JAGANNATH MEMORIAL NATIONAL MOOT COURT COMPETITION, 2019 IN THE HON’BLE SUPREME COURT OF INDIA....

      (Moot Memorials)

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 analysing the petroleum licensing systems of three select jurisdictions, Chandler sheds light on cha....

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

A Paradigm Shift In Courts' View On Nature: The Atrato River And Amazon Basin Cases In Colombia

The ecocentric rights paradigm – also expressed as ‘rights of nature’– gains increasing traction at the national and international levels. While in some countries revolutionary ecocentric laws have be....

Author: Paola Villavicencio Calzadilla   Year: 2019 /Vol: Volume 15 |  Subject: Environment |  (Academic Journals)
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