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Book Review - Making A Case For Municipal Autonomy In Realizing The Paris Agreement

An international agreement with little binding value directing global mitigation efforts, and the increasing population of cities marks the climate change regime today. The late Dr. Barber’s book ‘Coo....

Author: Mrinalini Shinde   /Vol: Volume 14 /Issue:(2), 2018 |  Subject: Environment |  (Academic Journals)

Book Review - The Constitution Of India: A Contextual Analysis

The book is part of the ‘Constitutional Systems of the World’ series. Already, a number of constitut....

Author: Mahendra Pal Singh   /Vol: Volume 14 /Issue:(2), 2018 |  Subject: Constitution |  (Academic Journals)

Anticorruption By Fiat: Structural Injunctions And Public Interest Litigation In The Supreme Court Of India

Structural injunctions – where the court issues a series of interim orders over a period of time in ....

Author: Chintan Chandrachud   /Vol: Volume 14 /Issue:(2), 2018 |  Subject: Constitution |  (Academic Journals)

Protecting Citizens From The State Post Puttaswamy: Analysing The Privacy Implications Of The Justice Srikrishna Committee Report And The Data Protection Bill, 2018

In this paper we seek to conceptualise the right to privacy and its implications from the State and ....

Author: Vrinda Bhandari And Renuka Sane   /Vol: Volume 14 /Issue:(2), 2018 |  Subject: Constitution |  (Academic Journals)

Red Corridor: “Biggest Internal Security Threat” or Noninternational Armed Conflict?

In this paper, I argue that the Maoist insurgency against the Indian State in the “Red Corridor”, spanning a quarter of the Independent Indian State’s territory, including areas in Jharkhand, Chhattis....

Author: Rishabh Bajoria   /Vol: Volume 14 /Issue:(2), 2018 |  Subject: International Law |  (Academic Journals)

Rights Of Women With Disabilities Under Indian Legislations

The Indian legislative framework related to disability has been significantly transformed after the ....

Author: Swagata Raha And Shampa Sengupta   /Vol: Volume 14 /Issue:(2), 2018 |  Subject: Human Rights |  (Academic Journals)

Social Security for Domestic Workers in India

Among all categories of the informal sector, the protection of domestic workers forms one of the big....

Author: Utkarsh Agrawal And Shailja Agarwal   /Vol: Volume 14 /Issue:(1), 2018 |  Subject: Human Rights |  (Academic Journals)

Bureaucratization Of Transgender Rights: Perspective From The Ground

The Supreme Court directive in National Legal Services Authority v. Union of India brought in a tran....

Author: Dipika Jain, Gauri Pillai, Surabhi Shukla And Justin Jos   /Vol: Volume 14 /Issue:(1), 2018 |  Subject: Human Rights |  (Academic Journals)

Navigating through ‘Age’ and ‘Agency’ in EEra v. State

This paper provides a critical analysis of the Supreme Court judgment in Eera v. State. It then uses....

Author: Arushi Garg   /Vol: Volume 14 /Issue:(1), 2018 |  Subject: Human Rights |  (Academic Journals)

Problems Of Refugee Protection In International Law: An Assessment Through The Rohingya Refugee Crisis In India

The present article deals with the problems of refugees under international law. The purpose is two-....

Author: Dabiru Sridhar Patnaik And Nizamuddin Ahmad Siddiqui   /Vol: Volume 14 /Issue:(1), 2018 |  Subject: Human Rights |  (Academic Journals)
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