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Property, Title and Debt in Sale of Goods

Recently, the Supreme Court of the United Kingdom in The Res Cogitans held that a contract for bunker fuels that allowed for consumption prior to payment and contained a ‘reservation of title’ clause ....

Author: M. G. Bridge   Year: 2017 /Vol: Volume 29 |  Subject: Contract |  (Academic Journals)

Interpretation Of Constitutions: A Doctrinal Study

Hans Kelsen perceives a ‘Constitution’ as an idea of the highest order that determines the whole legal and political order of a country- a template for legal distribution of political power amongst it....

Author: Arvind P. Datar And Rahul Unnikrishnan   Year: 2017 /Vol: Volume 29 |  Subject: Constitution |  (Academic Journals)

Delhi High Court’s Socio-Economic Rights Adjudication: Some Insights

Abstract—Indian constitutionalism has always occupied a central place in the global academic discourse on socio-economic rights. This is especially due to the design of the Indian Constitution (where ....

Author: Sohini Chatterjee And H. R. Vasujith Ram   Year: 2016 /Vol: Volume 28 |  Subject: Constitution |  (Academic Journals)

Archives Of Violence : Seeking And Preserving Records On Mass Sectarian Attacks In India

Independent India has seen multiple instances of systematic mass violence, targeted at minorities, a....

Author: Surabhi Chopra   Year: 2016 /Vol: Volume 28 |  Subject: Right to Information |  (Academic Journals)

Recent Developments In Indian Law: Impact On Private Equity Transactions

Private equity investments have been growing rapidly in India. The growth may be attributed to the f....

Author: Vijay Sambamurthi   Year: 2016 /Vol: Volume 28 |  Subject: FEMA |  (Academic Journals)

Addressing Net Neutrality through the Lens of Compelled Speech

Amongst all the recent debates about the need for regulation in various sectors, the issue of net ne....

Author: Kruthika N.s.   Year: 2016 /Vol: Volume 28 |  Subject: Media and Telecommunication |  (Academic Journals)

Belling the Cat: The Curious Case of the Ninth Schedule in the Indian Constitution

Article 31B, and, correspondingly, the Ninth Schedule, was inserted by the Constitution (First Amend....

Author: Karishma D. Dodeja   Year: 2016 /Vol: Volume 28 |  Subject: Constitution |  (Academic Journals)

Recent Developments About Penalties

This article explores the changes in the law of penalties, which was until recently considered to be....

Author: Michael Furmston   Year: 2016 /Vol: Volume 28 |  Subject: Contract |  (Academic Journals)

Indemnities And The Indian Contract Act 1872

The Indian Contract Act, 1872 (“the Act”) contains several provisions that define the nature of a contract of indemnity and the rights of the promisee under it.1 In English law the rules governing con....

Author: Wayne Courtney   Year: 2015 /Vol: Volume 27 |  Subject: Contract |  (Academic Journals)

Corporate Governance And The Indian Private Equity Model

Private Equity (PE) firms have long invested in Western firms using a leveraged buyout (LBO) model, ....

Author: Afra Afsharipour   Year: 2015 /Vol: Volume 27 |  Subject: Corporate - Company/Partnership |  (Academic Journals)
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