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Alteration in Indian Education: Boon or Bane

The youth unemployment is at record high as young graduates are facing unemployment even after gaini....

Author: Adarsh Kumar & Harshita Kapoor   |  Subject: Education | Date: 14 May 2021 |  (Articles by Students)

Analysis of Doctrine of Indoor Management

A century and fifty years ago, the philosophical system of ‘Indoor Management’ emerged. Turquand's law is another name for the said doctrine. The role of the philosophical framework of constructive no....

Author: Sahil Varshney & Rajat Shandilya   |  Subject: Corporate - Company/Partnership | Date: 13 May 2021 |  (Articles by Students)

Arbitrary Arrest in Media: Violation of Fundamental Rights and Freedom

In this article we will discuss about the rights of media, and how these rights are being affected by the arbitrary actions along with the help of some recent case laws; we will address the issue of u....

Author: Mansi Choudhary & Priya Garg   |  Subject: Constitution | Date: 13 May 2021 |  (Articles by Students)

ADR: An Alternative or Appropriate Dispute Resolution System?

As said by Abraham Maslow “If your only tool is a hammer, every problem looks like a nail.” Dispute is one of those things which has been present since the time immemorial and it will be until two hum....

Author: Darshita Sethia & Medha Dwivedi   |  Subject: Arbitration | Date: 13 May 2021 |  (Articles by Students)

Bad Bank: A Moral Hazard or a Necessity

In the Indian Banking Sector, the problem of bad loans is perennial, and it has been a huge drag on the Indian economy. Unfortunately, this situation has worsened due to lockdown triggered by the COVI....

Author: Anjali Gupta   |  Subject: Banking | Date: 13 May 2021 |  (Articles by Students)

Domestic Violence menace amplified during Lockdown

In the country in which rivers are named after Goddess domestic violence is a sad reality and is prevalent in many parts of India. According to sources every one out of three women is likely to have f....

Author: Anisha Mishra & Shivali Tripathi   |  Subject: Criminal | Date: 13 May 2021 |  (Articles by Students)

An analysis of the provisions relating to a Scheme of Arrangement including Reduction of Share Capital under the Companies Act

Corporate Restructuring is an essential tool for the conduct of any business in an economy and such a reorganization is adopted based on factors such as demand, operational profitability, etc. ‘Amalga....

Author: Akash Thomas Jose & Naga Sai Srikar HK   |  Subject: Corporate - Company/Partnership | Date: 13 May 2021 |  (Articles by Students)

Vidya Drolia v. Durga Trading Corporation: How the Arbitrability of Landlord-Tenant disputes paved the future of Non-Arbitrability of a multitude of other disputes – A Jurisprudential Critique

Pendency of cases in the Indian Courts has always been a perpetual problem. We comprehend that since August 2019, over three crore cases are still in the backburner of the Indian Courts.1 Taking the a....

Author: Pushpit Singh   |  Subject: Arbitration | Date: 12 May 2021 |  (Articles by Students)

Promoters and Wilful-Defaulters under Resolution Process: Prohibition on Backdoor Entry

Insolvency and Bankruptcy Code, 2016 (hereinafter referred to as “Code”) is one of the most comprehensive laws that aim to resolve, restructure and prevent the death of the corporate debtor. Pre-Insol....

Author: Shikha Pandey and Mrinal Sharma   |  Subject: Insolvency | Date: 12 May 2021 |  (Articles by Students)

Analysis of Interim Measures under A&C Act: Section 9 & 17

The Arbitration and Conciliation Act is an effective and interrogative component of the widely accepted Alternative Dispute Resolution mechanism. The Arbitration and Conciliation Act of 1996 replaced ....

Author: Samiksha Jain   |  Subject: Arbitration | Date: 12 May 2021 |  (Articles by Students)
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