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The 2017 Eritrean Environmental Legislations: Issues and Implementation Challenges

In mid-2017, the Government of Eritrea issued Proclamation No. 197/2017 (The Eritream Environmental Protection, Management and Rehabilitation Framework) and Legal Notice No. 127/2017 (Environmental Pr....

Author: Senai W. Andemariam   Year: 2018 /Vol: Volume 6 |  Subject: Environment |  (Academic Journals)

The Timeliness of the Law of Transboundary Aquifers

In 2008, the International Law Commission has recommended a draft of the Law of Transboundary Aquifers to the United Nations General Assembly. The General Assembly subsequently published a resolution ....

Author: Dr Theodore Okonkwo   Year: 2018 /Vol: Volume 6 |  Subject: Environment |  (Academic Journals)

Low Cost Air Quality Monitoring Systems: The Need Of The Hour For India's Worsening Air Quality

This essay seeks to highlight the importance of air quality monitoring ('AQM') and data disseminatio....

Author: Keith Varghese And Shyama Kuriakose   Year: 2018 /Vol: Volume 6 |  Subject: Environment |  (Academic Journals)

The Supreme Court Of India On Development And Environment From 2001 To 2017

The Supreme Court of India has been progressive in declaring that the right to a clean and healthy environment s a subset of the constitutional right to life. But in several cases where the Court has ....

Author: Armin Rosencranz And Mukta Batra   Year: 2018 /Vol: Volume 6 |  Subject: Environment |  (Academic Journals)

Wildlife Trafficking Crimes - Issues With Enforcement

The illicit trade in wildlife has witnessed as exponential increase in the past few decades and is not ranked amongst human and drug trafficking crimes, in terms of both its severity and the monetary ....

Author: Anushree Malaviya   Year: 2018 /Vol: Volume 6 |  Subject: Environment |  (Academic Journals)

A Critical Examination Of The State Of Environmental Governance Under Prime Minister - Narendra Modi

India has developed its own unique jurisprudence on Environmental issues over time, largely framed by policy that has been adopted by the government and also the outcome of judicial interventions, int....

Author: Leo F. Saldanha   Year: 2018 /Vol: Volume 6 |  Subject: Environment |  (Academic Journals)

Brexit and Implications for Environmental Law

Britain's exit from the European Union, (Brexit) came in the wake of a referendum where 51.9% of those voting chose to leave. On 29 March 2017, the UK government invoked procedures under the Lisbon Tr....

Author: Dr Paul Stookes   Year: 2018 /Vol: Volume 6 |  Subject: Environment |  (Academic Journals)

The Foundational Origins of the EIA: A Look into the past

The concept of sustainable development was envisaged in the World Commission on Environment and Development: Our Common Future, 1987 as a tool to ensure that development in the present-day world doe....

Author: Anumeha Saxena And Shruthi Ashok   Year: 2014 /Vol: Volume 3 |  Subject: Environment |  (Academic Journals)

Sustainable Development Of Nuclear Power

Access to power created by clean energy sources is a primary concern when considering sustainable development. Nuclear power has assumed an indispensable role in providing for energy demands without c....

Author: Amana Ranjan   Year: 2014 /Vol: Volume 3 |  Subject: Environment |  (Academic Journals)

Revisiting Curd V. Mosaic Fertilizer, Llc. A Perversion Of Private Standing Under Section 376.313 Of Florida's Pollution Discharge Prevention And Recovery Act

This article provides commentary on the recent Florida Supreme Court case, Curd v. Mosaic Fertilizer (2010), and its decision to allow private citizen standing for recovery of natural resource damages....

Author: Levi Lawrence Wilkes   Year: 2014 /Vol: Volume 3 |  Subject: Environment |  (Academic Journals)
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