Articles

Journal: Results: 316

"bad Characters, History Sheeters, Budding Goondas And Rowdies": Police Surveillance Files And Intelligence Databases In India

Maintenance of surveillance records and databases is a common practice in India as well as in the U.S. In this paper, the author presents an Indian p  ...Read More

By: Mrinal Satish | | Criminal

"ducking" Trips In India: A Saga Involving Novartis And The Legality Of Section 3(d)

This paper is an evaluation of the decision in Novartis AG v. Union of India, where the Madras High Court decided on both, the constitutionality of s  ...Read More

By: Shamnad Basheer | | Intellectual Property Rights

"ducking" Trips In India: A Saga Involving Novartis And The Legality Of Section 3(d)

Glivec a path-breaking anti-cancer drug by Novartis propelled Indian patent law onto the world stage in an interesting theatre involving TRIPS and th  ...Read More

By: Shamnad Basheer And Prashant Reddy | | Patent

'why A Fundamental Right To Know?

Leak of deadly MIC gas from Union Carbide plant in early dawn hours; thousands of persons affected in densely populated city areas adjo  ...Read More

By: Mr. V. Suresh | | Criminal

‘asean’: Bilaterism or Regionalism?

The Association of Southeast Asian Nations, popularly known as ASEAN, was establish in 1967 as a framework for political, legal, economic and cultura  ...Read More

By: Mr. Saumya Gopalan | | International Law

‘madness At The Margins’: The Place Of Foucault And Derrida In The Postmodern Critique Of Law

Amongst contemporary legal academia, it is often argued that many jurisprudential theories of the past tend to reflect a characteristic ‘upbringing’,  ...Read More

By: Abu Mathen George | | Criminal

21st Century - Nuclear War Or Gandhism?

The 20th Cenrury has witnessed two things: Gandhi's non-violence and nuclear weapons. Which one will the 21st century choose and why?  ...Read More

By: Mr. G. Natraj | | Miscellaneous

A Cautionary Tale of The Transplant Effect on Indian Corporate Governance

During the last decade, there has been a sustained effort on the part of Indian regulators to strengthen corporate governance norms. This has been st  ...Read More

By: Mr. Umakanth Varottil | | Corporate

A Comparative Analysis Of Indian Privacy Law And The Asiapacific Economic Cooperation Cross-border Privacy Rules

In today’s global economy, and particularly for India, the importance of strong, enforceable, and internationally interoperable data protection stand  ...Read More

By: David J. Kessler, Sue Ross And Elonnai Hickok | | Constitution

A Concise History Of Corporate Mergers And The Antitrust Laws In The United States

American merger control law today is governed primarily by regulators and not courts, focusing on consumer welfare and efficiency. This was not alway  ...Read More

By: C. Paul Rogers Iii | | Corporate
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