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Nuziveedu Seeds Ltd. vs. Monsanto Technology LLC (3SCC 381)

The court decision to support GM cotton patent will uplift the cotton industry. It will also give boost to researcher of cotton industry. The Supreme Court overruled the lower court order in favor of ....

Author: Viral Maru   |  Subject: Intellectual Property Rights | Date: 16 Jul 2021 |  (Articles by Professionals)

Understanding the Information Technology (Intermediary Guidelines and Digital Media Ethics Code) Rules, 2021

The Union Government on February 25, 2021 notified the Information Technology (Intermediary Guidelines and Digital Media Ethics Code) Rules, 2021 (hereinafter the IT Rules) in exercise of its powers c....

Author: Ritika Ritu and Abhishek Choudhary   |  Subject: Information Technology/Cyber Law | Date: 14 Jul 2021 |  (Articles by Professionals)

Understanding the Information Technology (Intermediary Guidelines and Digital Media Ethics Code) Rules, 2021

The Union Government on February 25, 2021 notified the Information Technology (Intermediary Guidelines and Digital Media Ethics Code) Rules, 2021 (hereinafter the IT Rules) in exercise of its powers c....

Author: Ritika Ritu And Abhishek Choudhary   |  Subject: Information Technology/Cyber Law | Date: 14 Jul 2021 |  (Articles by Professionals)

Residual Doubt in Death Penalty Cases

Human judgement has historically proven to be a construct not without its own flaws. It is to counteract these flaws that the concept of ‘due process’2 was created. Due process was conceived and refin....

Author: Puneet Pathak And Dhananjai Shekhawat   |  Subject: Human Rights | Date: 13 Jul 2021 |  (Articles by Professionals)

SEBI Eases Delisting Regulations

The Securities Exchange Board of India (SEBI) has repealed the SEBI (Delisting of Equity Shares), 2009 (“Delisting Regulations, 2009”)1 by way issuing novel SEBI (Delisting of Equity Shares) Regulatio....

Author: Samarth Acharya   |  Subject: Corporate - Company/Partnership | Date: 09 Jul 2021 |  (Articles by Professionals)

Ad hoc to Institutional Arbitration: A Paradigm Shift in the Arbitration Law in India

The worldwide growth of international trade and foreign investment has led to an increase in cross border commercial disputes which has in turn given a strong impetus to international commercial arbit....

Author: Shikha Sharma Jaipuriar   |  Subject: Arbitration | Date: 09 Jul 2021 |  (Articles by Professionals)

Bail under PMLA

Bail, under Indian legal system, is right to liberty i.e. one of the fundamental rights enshrined Article 21 of the Constitution of India and strengthened by Article 22(2) as a working theorem. A fund....

Author: M.S Husain   |  Subject: Criminal | Date: 09 Jul 2021 |  (Articles by Professionals)

From Compulsory Licensing to TRIPS Waiver: Examining the Utility of TRIPS Flexibilities Against COVID-19

As a fabled narrative of love in a disease-ravaged society, pushing its limits, our all-time favourite Love in the time of Cholera brought us face-to-face with the helpless surrender of human dynamism....

Author: Siddharth Tewari and Swastik Sharma   |  Subject: Intellectual Property Rights | Date: 09 Jul 2021 |  (Articles by Professionals)

Widening the Scope of White Collar Crime: Unveiling Subvention Scheme Fraud

The concept of “White Collar Crime” found its place in criminology for the first time in 1941 when Sutherland published his Research Paper on White Collar Crime.1 Until now this term has not been defi....

Author: Saloni Jain & Rohit Arya   |  Subject: Property | Date: 09 Jul 2021 |  (Articles by Professionals)

Socio Legal impact of Shaheen Bagh Protest on Indian Democratic Structure

Modern day political thinkers and philosophers like Jean-Jacques Rousseau who reflect the ideology of the radical democrat1 came up with the Social Contract Theory (1762)2. Rousseau’s conception of de....

Author: Smeeksha Pandey and Palash Jaiswal   |  Subject: Constitution | Date: 01 Jul 2021 |  (Articles by Professionals)
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