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The Battery Rickshaw “Crisis” in New Delhi

This paper uses a case study of battery rickshaws in New Delhi as a lens through which to view the p....

Author: Simon Harding   Year: 2014 /Vol: Volume 6 /Issue:(Winter) |  Subject: Miscellaneous |  (Academic Journals)

Going that Extra Mile: Arriving at ‘Efficient’ Regulations for Doping in Sport

This paper has as its premise two sets of classifications: that of the sports market into two market....

Author: Tulika Paul   Year: 2014 /Vol: Volume 6 /Issue:(Winter) |  Subject: Miscellaneous |  (Academic Journals)

Disgust Or Equality? Sexual Orientation And Indian Law

The landscape of same-sex laws around the world has been changing rapidly. In the U.S., although sod....

Author: Martha C. Nussbaum   Year: 2014 /Vol: Volume 6 /Issue:(Winter) |  Subject: Miscellaneous |  (Academic Journals)

The Enduring Values Of The Constitution

It is indeed a great pleasure and honour for me to visit this historic place. I would like to express my deep appreciation and gratitude for bestowing me with this rare honour of sharing the exalted d....

Author: Justice Sonam Tobgye   Year: 2014 /Vol: Volume 6 /Issue:(Winter) |  Subject: Miscellaneous |  (Academic Journals)

Uncertain Precedents And The Propensity To Litigate

Efficiency, being an extremely elusive concept, has been scrutinised time and again by economists an....

Author: Nikita Kapoor   Year: 2014 /Vol: Volume 6 /Issue:(Winter) |  Subject: Miscellaneous |  (Academic Journals)

Measuring Constitutional Case Salience In The Indian Supreme Court

In recent years, the Indian Supreme Court has begun deciding many important constitutional cases in ....

Author: Chintan Chandrachud   Year: 2014 /Vol: Volume 6 /Issue:(Winter) |  Subject: Miscellaneous |  (Academic Journals)

A Critical Study of Free, Prior and Informed Consent in the Context of the Right to Development — Can “Consent” be Withheld?

The principle of Free, Prior and Informed Consent (FPIC) has been gaining a great deal of importance and is a fast emerging principle of international procedural law especially in relation to indige....

Author: Ipshita Chaturvedi   Year: 2013 /Vol: Volume 5 /Issue:(Winter) |  Subject: Miscellaneous |  (Academic Journals)

Should Valjean Have Been Punished For Stealing Bread? Of Poverty And Criminal Responsibility

A defence of poverty frontally questions liberal assumptions of freedom and equality of choice and ....

Author: Saurabh Bhattacharjee   Year: 2013 /Vol: Volume 5 /Issue:(Winter) |  Subject: Criminal |  (Academic Journals)

Constitutional Nationalism And Legal Exclusion — Equality, Identity Politics And Democracy In Nepal (1990-2007)

Nepal, perhaps more than any other state in South Asia, has been witness to dramatic political chan....

Author: Rohit De   Year: 2013 /Vol: Volume 5 /Issue:(Winter) |  Subject: Constitution |  (Academic Journals)

Book Review: Citizenship And Its Discontents - An Indian History

The book under review, among other issues, raises two very pertinent questions regarding the Consti....

Author: Ajay Gudavarthy   Year: 2013 /Vol: Volume 5 /Issue:(Winter) |  Subject: Constitution |  (Academic Journals)
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