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Cuplul Penologic Victim – Infractor in Domeniul Traficului De Persoane

Traficul de persoane a cunoscut în ultima perioadă o evoluie îngrijorătoare, caracterizndu-se printr-o activitate ce se profesionalizează din ce în ce mai mult. Se evideniază gradu....

Author: Bianca Tuncay   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)

Considerations Regarding the Complex Nature of Judicial Hearings Preparation

The author takes over and develops a classic theme of the criminal discourse: preparation for interrogation. By presenting the considerations related to less analysed aspects of the doctrine and ignor....

Author: Gabriel Ion Olteanu   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)

The Importance Of International Police Cooperation

International police cooperation requires activities such as: international studies to correctly identify the threats; action coordination; information exchange; harmonization of legislation in crimin....

Author: Adrian Iacob   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)

Considerations About Extradition

Extradition is one of the forms of international judicial cooperation in criminal matters which can be defined as the procedure by which a sovereign state (the requested state) agrees to surrender to ....

Author: Iacob Adrian   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)

Forensic Examination Of Forged Documents

The study is focused on the issue of forged documents, underlying the main ways this crime can be committed and the measures taken by the judicial authorities to preserve documents, restoration of wri....

Author: Laurentiu Giurea   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)

Theoretical And Practical Aspects Aimed Of Individualization Of Penalties In Case Of Acts Of Murder

In this article the author presents the main issues concerning the individualisation of penalties in the event of infringements posed by acts of murder, as well as aspects of prevention, being analyze....

Author: Ruiu Marin   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)

Evolution In Identify Individuals Ways By External Answer To Description

The Roman philosopher Cicero said that “everything is in the face”, and truly the human face is a complex, multifunctional part of our anatomy which tells the world, who we are and what we are feeling....

Author: Emilian Stancu   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)

The Tachograph – General Description

The tachograph is a device fitted to the motor vehicles which make a recording on a paper chart of the speeds traveled and the distances driven, together with the detailed of the driver’s period of wo....

Author: Ruiu Marin   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)

The Environment Protection through Criminal Law in Europe

Increased mortality and morbidity (disease) related to temperature variations, the damage caused by frequent floods and rising sea levels, increasing desertification in southern countries and decline ....

Author: Bogdan Tonea   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)

Considerations on Informational Warfare

Strictly military information warfare can be defined as all informational operations at tactical, operational and strategic level, in peacetime, crisis and conflict escalation, with the common goals o....

Author: Stefania Georgeta Ungureanu   Year: 2013 /Vol: Volume 3 |  Subject: International Law |  (Academic Journals)
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