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Default/ Statutory/ Compulsory Bail: A Primer

The present Article focuses on the aspect of “bail in default”, in terms of the provision of section 167 of Code of Criminal Code, 1973 and is an attempt to encapsulate various aspects related and anc....

Author: Dhruv Gupta   |  Subject: Criminal |  (Articles by Professionals)

Section 354D: Sealed Lips on Male Stalking

A priori assumption of facts, id est, believing in things in a certain way with little or no evidence to show that it is correct, can lead to consequences unfathomed by even the most trained minds. ....

Author: Aayushi Swaroop   |  Subject: Criminal |  (Articles by Students)

Inquisitorial Interventions by High Court in Proceedings under the Insolvency and Bankruptcy Code, 2016

The Insolvency and Bankruptcy Code 2016 is considered to be the landmark legislation for insolvency resolution laws in the country. It was enacted into law on 11th September 2016, the fundamental aim ....

Author: Utkarsh   |  Subject: Insolvency |  (Articles by Students)

Quasi-Judicial Role of Executive in Execution, Remission, Suspension, Commutation, Mercy plea & Pardons : Indian Context

Copyright is the legal right exclusively given to the original creator of the work or creation. The creator gets the rights for a limited period of time. The creator has the right whether he wants to ....

Author: Uday Bhatia   |  Subject: Criminal |  (Articles by Students)

Solitary Confinement: Necessary Evil or a Ticking Time bomb?

I found solitary confinement the most forbidding aspect of prison life. There is no end and no beginning; there is only one’s mind, which can begin to play tricks. Was that a dream or did it really ha....

Author: Abhishek Goyal   |  Subject: Criminal |  (Articles by Professionals)

Can Raising of Slogans Suffice to Charge any Person with Sedition?

A sedition case has been filed against a woman in Bengaluru after she shouted "Pakistan Zindabad (long live Pakistan)" at a protest against the Citizenship (Amendment) Act or CAA at Save Constitution'....

Author: Tarun Agarwal   |  Subject: Civil |  (Articles by Students)

Mob Lynching : A Threat to Rule of Law

The Constitution of India is founded upon the basic principle of Rule of Law which in itself includes Supremacy of Law. In addition to this, the Preamble to the Constitution portrays the idea where Ju....

Author: Madhumitha S and Hari Bharadwaj M   |  Subject: Civil |  (Articles by Students)

Jurisprudential Aspect: Comparative analysis between Sweat of the Brow and Modicum of Creativity

Copyright is the legal right exclusively given to the original creator of the work or creation. The creator gets the rights for a limited period of time. The creator has the right whether he wants to ....

Author: Arihant Jain   |  Subject: Jurisprudence |  (Articles by Students)

Case Analysis of Branch Manager, Indigo Airlines V. Kalpana Rani Debbarma and Others MANU/SC/0095/2020, 2020 SCC ONLINE SC 90

The respondents had booked air tickets to travel from Kolkata to Agartala on one Sunday in 2017 where the flight operated by the Indigo Airlines, departing at 08:45 a.m. According to the respondents, ....

Author: Kadimisetty Sai Sreenadh and Baswa Praveen   |  Subject: Civil |  (Articles by Students)

Operation of Food Service Aggregators in India: Impending Competition Concerns in light of Network Effects

The rapid developments in e-commerce stand as a testament to the sustained growth and digitalization of any economy in contemporary times. A variety of sectors fall within this ecosystem of e-commerce....

Author: Shreya Kapoor   |  Subject: Civil |  (Articles by Students)
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