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Property, Title and Debt in Sale of Goods

Recently, the Supreme Court of the United Kingdom in The Res Cogitans held that a contract for bunker fuels that allowed for consumption prior to payment and contained a ‘reservation of title’ clause ....

Author: M. G. Bridge   Year: 2017 /Vol: Volume 29 |  Subject: Contract |  (Academic Journals)

Interpretation Of Constitutions: A Doctrinal Study

Hans Kelsen perceives a ‘Constitution’ as an idea of the highest order that determines the whole legal and political order of a country- a template for legal distribution of political power amongst it....

Author: Arvind P. Datar And Rahul Unnikrishnan   Year: 2017 /Vol: Volume 29 |  Subject: Constitution |  (Academic Journals)

Recent Developments In Indian Law: Impact On Private Equity Transactions

Private equity investments have been growing rapidly in India. The growth may be attributed to the f....

Author: Vijay Sambamurthi   Year: 2016 /Vol: Volume 28 |  Subject: FEMA |  (Academic Journals)

Addressing Net Neutrality through the Lens of Compelled Speech

Amongst all the recent debates about the need for regulation in various sectors, the issue of net ne....

Author: Kruthika N.s.   Year: 2016 /Vol: Volume 28 |  Subject: Media and Telecommunication |  (Academic Journals)

Recent Developments About Penalties

This article explores the changes in the law of penalties, which was until recently considered to be....

Author: Michael Furmston   Year: 2016 /Vol: Volume 28 |  Subject: Contract |  (Academic Journals)

Archives Of Violence : Seeking And Preserving Records On Mass Sectarian Attacks In India

Independent India has seen multiple instances of systematic mass violence, targeted at minorities, a....

Author: Surabhi Chopra   Year: 2016 /Vol: Volume 28 |  Subject: Right to Information |  (Academic Journals)

Delhi High Court’s Socio-Economic Rights Adjudication: Some Insights

Abstract—Indian constitutionalism has always occupied a central place in the global academic discourse on socio-economic rights. This is especially due to the design of the Indian Constitution (where ....

Author: Sohini Chatterjee And H. R. Vasujith Ram   Year: 2016 /Vol: Volume 28 |  Subject: Constitution |  (Academic Journals)

Belling the Cat: The Curious Case of the Ninth Schedule in the Indian Constitution

Article 31B, and, correspondingly, the Ninth Schedule, was inserted by the Constitution (First Amend....

Author: Karishma D. Dodeja   Year: 2016 /Vol: Volume 28 |  Subject: Constitution |  (Academic Journals)

Special Juvenile Police Unit

Juvenile Justice (Care and Protection of Children) Act, 2000 (hereinafter, “JJA”) is the primary legislation in India consolidating law relating to children in conflict with law (hereinafter, “CICL”) ....

Author: Vishrut Kansal   Year: 2015 /Vol: Volume 27 |  Subject: Criminal |  (Academic Journals)

Making Peter, Tom, Dick And Harry Pay For Paul’s Follies

The doctrine of Pacta Sunt Servanda revolves around the necessity of ensuring that reliable promises....

Author: Sandeep Verma   Year: 2015 /Vol: Volume 27 |  Subject: Contract |  (Academic Journals)
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