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Legal Recognition Of Doctrine Of Reasonable Accommodation Under Parasol Of Religious Freedom In India

The relation between religion and law is very complex, Religion throughout the centuries has been a ....

Author: Dr. Payal Thaorey   Year: 2018 /Vol: Volume 7 |  Subject: Constitution |  (Academic Journals)

Machineries For Settlement Of Industrial Disputes

The Industrial Disputes Act, 1947, which was enacted on the eve of Indian Independence, provides for....

Author: Shrikant Malegaonkar   Year: 2018 /Vol: Volume 7 |  Subject: Employment Laws |  (Academic Journals)

Right to Privacy and the Aadhaar Act: A Critical Study

In the year 2009, the Indian government introduced the Aadhaar scheme and with this it started a sys....

Author: Ujjwal Jain   Year: 2018 /Vol: Volume 7 |  Subject: Constitution |  (Academic Journals)

Objection to Arbitral Tribunal’s Jurisdiction: A Study

The arbitral tribunal is required to decide the dispute in accordance with the terms of the contract....

Author: Dr. Bhagyashree Deshpande   Year: 2018 /Vol: Volume 7 |  Subject: Arbitration |  (Academic Journals)

De-registration of Public Trusts: A Disputable Revision in Maharashtra Public Trusts (Amendment No. IX) Act, 2016

The Maharashtra Public Trusts Act, 1950 is governing public trusts, whether religious or charitable, or both. Since beginning the main intention of this enactment is to protect every registered trust ....

Author: Adv. Sagar Thavare   Year: 2018 /Vol: Volume 7 |  Subject: Civil |  (Academic Journals)

Exploring Competition Policy and Law in India

Competition Era is the latest revolution in the world which has changed political, social economic c....

Author: Dr. Madhushree Mandar Joshi   Year: 2018 /Vol: Volume 7 |  Subject: Competition / Antitrust |  (Academic Journals)

Socio-Legal Status of Tribal People in India under the Criminal Tribes Act, 1871: An Overview

India a home to a variety of cultural, religious, ethnic and linguistic groups, has tried hard to es....

Author: Dr. Chandrakanthi L And Veada Noopura V.t   Year: 2018 /Vol: Volume 7 |  Subject: Miscellaneous |  (Academic Journals)

Framework, Goal and Orientation of Statutory Compensation Regimes in India

Directive Principles of State Policy require the State to provide its citizens with an adequate mean....

Author: Mr. Shirish Aggarwal   Year: 2018 /Vol: Volume 7 |  Subject: Miscellaneous |  (Academic Journals)

Equitable Access To Justice: A Constitutional Mandate

Access to justice has been held to be a fundamental right, the right to justice is also fundamental ....

Author: Dr. Pooja Prashant Narwadkar   Year: 2018 /Vol: Volume 7 |  Subject: Constitution |  (Academic Journals)

Parental Alienation: Time To Call A Spade A Spade

Parental Alienation Syndrome or PAS made its first appearance as a concept in America, in 1987 when it was studied in detail by Dr. Richard Gardener. With the increasing number of divorces and bitter ....

Author: Aruna Gopaldas Farswawani   Year: 2018 /Vol: Volume 7 |  Subject: Family Law |  (Academic Journals)
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