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Storming the Court: How a Band of Yale Law Students Sued the President – And Won

Struggle!! That is what this book is about. Spread across ten chapters, the book discusses a struggle both for survival and for justice. At the same time it portrays a continuum which revives the posi....

Author: Dr. Hakim Yasir Abbas   Year: 2018 /Vol: Volume 3 |  Subject: Civil |  (Academic Journals)

Anatomy of Acid Attacks in India: Recommendations for Deterrence

Acid Attacks are a vicious form of aggression against women. The severity of hurt by acid is of enor....

Author: Alok Rawat And Dr. Saadiya   Year: 2018 /Vol: Volume 3 |  Subject: Criminal |  (Academic Journals)

Hisbah: A Vibrant Islamic Legal Tool For Sociopolitical Orderliness

This paper examines the viability of the institution of Hisbah as a tool for achieving social and political orderliness. The importance of social and political orderliness in any society or to any gov....

Author: Dr. Abdullateef Adekunle Owoade And Mohammed Bashir Badr   Year: 2018 /Vol: Volume 3 |  Subject: Family Law |  (Academic Journals)

Case Comment Moindeen E.m. V. State Of Kerala

RECENTLY, THE KERALA High Court decided a case concerning the publication of the need for donation of organs. The decision in this case highlights the existing lacunae within the legislation dealing w....

Author: Anjali Prabhakaran   Year: 2018 /Vol: Volume 3 |  Subject: Medical Negligence |  (Academic Journals)

Combating Cyber Obscenity In India And United States Of America: A Comparative Analysis

Obscenity is a global and complex issue because it involves other related issues like decency and mo....

Author: Sushila Devi Chauhan And Ritu   Year: 2018 /Vol: Volume 3 |  Subject: Information Technology/Cyber Law |  (Academic Journals)

Case Commentary: Right To Be Forgotten

‘RIGHT TO BE forgotten’ is a concept whereby a person would have the right to lead an anonymous life in reference to data retention and digital memory on the internet. This idea was first developed an....

Author: Kunika Khera   Year: 2018 /Vol: Volume 3 |  Subject: Civil |  (Academic Journals)

Online Shopping In India: Issues And Challenges With Special Emphasis On The Consumer Protection Bill, 2015

Contemporary era has seen an exponential development in the purview of online shopping in India. Num....

Author: Prof. (dr.) Nuzhat Parveen Khan And Unanza Gulzar   Year: 2018 /Vol: Volume 3 |  Subject: Consumer |  (Academic Journals)

Lodha Committee Recommendations: Can It Formulate Indian Cricket?

In last decade, the functioning and governance of Indian cricket has faced various ebb and flows. Th....

Author: Manas And Anisha   Year: 2018 /Vol: Volume 3 |  Subject: Miscellaneous |  (Academic Journals)

Re-architecting Payment System In India

Every country needs a sound financial system which aids in capital and economic growth by embolden a....

Author: Faizanur Rahman   Year: 2018 /Vol: Volume 3 |  Subject: Miscellaneous |  (Academic Journals)

Judicial Appointments in India and The NJAC Judgement: Formal Victory or Real Defeat

The tussle between the Judiciary vis a vis the Parliament and the Executive has come a long way since the internal emergency period of the history of our country which reached is culmination in 2015 a....

Author: Dr. Anurag Deep And Shambhavi Mishra   Year: 2018 /Vol: Volume 3 |  Subject: Civil |  (Academic Journals)
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