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Making the Legal Case for ESG Investing

“Sustainability” is the buzzword in all ecosystems at the moment, and the finance sector is no excep....

Author: Jayadeep Manchikalapudi and Anomitra Debnath   Year: 2021 /Vol: 4 |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Academic Journals)

Reconfiguring Stakeholder-Oriented Directors’ Duties as under Section 166(2) of The Indian Companies Act 2013: The Bedrock of Corporate Governance

envisages a pluralist approach towards directorial duties wherein all non-shareholder interests alon....

Author: Parnika Sharma   Year: 2021 /Vol: 4 |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Academic Journals)

Bursting the Bubble of Corporate Governance: Attempting to Understand the Lacunae in Special Courts

This paper deals with the topic of special courts under Companies Act, 2013 and analyzes whether or ....

Author: Aman Raj Singh Bajwa and Anushka Agrahar Murugkar   Year: 2021 /Vol: 4 |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Academic Journals)

Independent Directors: Watchdogs of the Company?

The perennial tussle to align the interests of the management with the members of the company has once again drawn attention as an increasing number of independent directors resign from the board of c....

Author: Himani Shah   Year: 2021 /Vol: 4 |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Academic Journals)

Regulating Proxy Advisory Firms in India

The advent of proxy advisors, a decade ago, had barely created any ripples in the Indian corporate w....

Author: Debkanya Naskar   Year: 2021 /Vol: 4 |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Academic Journals)

Mergers and Acquisitions Transactions: Impact of Shareholder Activism on Corporate Governance

Mergers and Acquisitions (M&A) has evolved into an important corporate transaction for responding to ever increasing global competition, rapid expansion into new markets and economic survival of corpo....

Author: Naman Devpura and Varnik Yadav   Year: 2021 /Vol: 4 |  Subject: Corporate - Company/Partnership | Date: 29 Jul 2021 |  (Academic Journals)

Relevance of Neighbouring Rights in India in the Context of the 2019 European Union Directive

Neighbouring rights, which form a subset of copyrights, are those subsidiary, yet parallel, rights that are accrued to a specific class of people that comprises not the actual authors but the neighbou....

Author: Rajat Banerjee   Year: 2021 /Month: 01 /Vol: 26 /Issue:1 |  Subject: Intellectual Property Rights | Date: 29 Jul 2021 |  (Academic Journals)

Startups and the Growing Entrepreneurial Ecosystem

Startups are now being widely recognized as important engines for innovation and growth. The Indian ....

Author: Malvika Garg and Suman Gupta   Year: 2021 /Month: 01 /Vol: 26 /Issue:1 |  Subject: Intellectual Property Rights | Date: 29 Jul 2021 |  (Academic Journals)

Legal and Administerial Overreach by IPO while Considering Proof of Right Requirement

India being a dualist country has to domesticate treaty obligations to enforce the same at domestic ....

Author: Christy C. Bose and V. P. Akhila   Year: 2021 /Month: 01 /Vol: 26 /Issue:1 |  Subject: Intellectual Property Rights | Date: 29 Jul 2021 |  (Academic Journals)

Intellectual Property Disputes and Resolutions

Arbitration has been developed by courts and legislators to support and assist the legal processes.

Author: Vikas H Gandhi   Year: 2021 /Month: 01 /Vol: 26 /Issue:1 |  Subject: Intellectual Property Rights | Date: 29 Jul 2021 |  (Academic Journals)
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