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Death Penalty to Rapists in India

Difference has been one of the aims of punishment since the ancient times although diterrence based ....

Author: Shilpi Sharma   /Vol: Volume 1 /Issue:(1), 2013 |  Subject: Human Rights |  (Academic Journals)

Issue of Cyber Bullying amongst School going Children in India: A Human Rights Perspective

This paper revolves around the growing concern of cyber Bullying amongst the school going children i....

Author: Chintan T Pathak   /Vol: Volume 1 /Issue:(1), 2013 |  Subject: Human Rights |  (Academic Journals)

Human Rights- Its Development and Present Scenario

In the classical period only states were the only subject of International Law

Author: Manjudevi Pande   /Vol: Volume 1 /Issue:(1), 2013 |  Subject: Human Rights |  (Academic Journals)

Human Rights of accused as Incorporated in Criminal Law in India

Human rights are the fundamental rights that humans have by the fact of being human being and that a....

Author: Kiran Gardner   /Vol: Volume 1 /Issue:(1), 2013 |  Subject: Human Rights |  (Academic Journals)

Narco-analysis Test As One Of The Crime Investigative Techniques In View Of Human Rights And Constitutional Law

With the advancement of science there has been a tremendous change in the modes of crime

Author: Purvi K Pandya   /Vol: Volume 1 /Issue:(1), 2013 |  Subject: Human Rights |  (Academic Journals)

Children and Human Rights

Although children are regarded as God's Apostles who come to this world bringing messages of God

Author: Bina C Patel   /Vol: Volume 1 /Issue:(1), 2013 |  Subject: Human Rights |  (Academic Journals)

The Impact of Child Labour on Educational Attainment: Evidence from India

1 in 7 children around the world is a child labourer

Author: Yashodhara A Bhatt   /Vol: Volume 1 /Issue:(1), 2013 |  Subject: Human Rights |  (Academic Journals)

Legislative Rights of Differently able - A Need of the Hour

As per an estimate of the World Health Organization ten percent of the world's population suffers fr....

Author: Hetal N Ramani   /Vol: Volume 1 /Issue:(1), 2013 |  Subject: Human Rights |  (Academic Journals)

Unnikrishnan's Case: A Review

Every asset can be shared by shares, but education of every individual cannot be shared as an asset

Author: Heena Makawana   /Vol: Volume 1 /Issue:(1), 2013 |  Subject: Constitution |  (Academic Journals)

Anti-trafficking Laws In India-issues And Perspectives

Trafficking in human beings especially in women and children has become a matter of serious national....

Author: Tasnim Kundan Patel   /Vol: Volume 1 /Issue:(1), 2013 |  Subject: Human Rights |  (Academic Journals)
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