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When Renege Becomes Rape: Revisiting the ‘False Promise’ of Marriage doctrine

If a man obtains consent for sexual intercourse from a girl under a promise to marry her, can such “consensual sex” be retrospectively called rape if he fails to tie the knot? Indian courts would repl....

Author: Aditya Thakur And Ankit Yadav   Year: 2018 /Vol: Volume 3 /Issue:, 2018 |  Subject: Criminal |  (Academic Journals)

Issues Plaguing The Sports Arena

Starting from hunting in the olden times to cricket and football today, sports have existed in some form or the other since the initiation of human life. Still, we know very little of the issues engul....

Author: Urvashi Agrawal And Gauri A. Sharan   Year: 2018 /Vol: Volume 3 /Issue:, 2018 |  Subject: Miscellaneous |  (Academic Journals)

Women and the Law035-653-1).

THE BOOK UNDER review ‘Women and the Law’ authored by Dr. Nuzhat Parveen Khan offers an erudite account of the law and women right in the arena of feminist jurisprudence within the broad framework of ....

Author: Faizanur Rahman   Year: 2018 /Vol: Volume 3 /Issue:, 2018 |  Subject: Family Law |  (Academic Journals)

The Uphaar Tragedy Judgement: A Critique Association Of Victims Of Uphaar Tragedy V. Susil Ansal And Another

On the evening of June 13, 1997, a fire broke out in the Uphaar Cinema Theatre in Green Park, Delhi. A number of persons lost their lives in that ill-fated fire and the case commonly came to be known ....

Author: Apurva Thakur   Year: 2018 /Vol: Volume 3 /Issue:, 2018 |  Subject: Criminal |  (Academic Journals)

Suppression of Freedom of Expression: The Criminalization of Artistic Creativity in India

The very presence of Freedom of Expression in the Indian Constitution contributes to a liberal and o....

Author: Nidhi Minz   Year: 2018 /Vol: Volume 3 /Issue:, 2018 |  Subject: Constitution |  (Academic Journals)

Judicial Appointments in India and The NJAC Judgement: Formal Victory or Real Defeat

The tussle between the Judiciary vis a vis the Parliament and the Executive has come a long way since the internal emergency period of the history of our country which reached is culmination in 2015 a....

Author: Dr. Anurag Deep And Shambhavi Mishra   Year: 2018 /Vol: Volume 3 /Issue:, 2018 |  Subject: Civil |  (Academic Journals)

Sexual Harassment Of Women At Workplace – Potential Areas Of Improvement

The status of Indian women in India has been at peril through centuries. Constituting almost half th....

Author: Unnati Singh And Ankita Gupta   Year: 2018 /Vol: Volume 3 /Issue:, 2018 |  Subject: Criminal |  (Academic Journals)

Re-architecting Payment System In India

Every country needs a sound financial system which aids in capital and economic growth by embolden a....

Author: Faizanur Rahman   Year: 2018 /Vol: Volume 3 /Issue:, 2018 |  Subject: Miscellaneous |  (Academic Journals)

Lodha Committee Recommendations: Can It Formulate Indian Cricket?

In last decade, the functioning and governance of Indian cricket has faced various ebb and flows. Th....

Author: Manas And Anisha   Year: 2018 /Vol: Volume 3 /Issue:, 2018 |  Subject: Miscellaneous |  (Academic Journals)

Case Commentary: Right To Be Forgotten

‘RIGHT TO BE forgotten’ is a concept whereby a person would have the right to lead an anonymous life in reference to data retention and digital memory on the internet. This idea was first developed an....

Author: Kunika Khera   Year: 2018 /Vol: Volume 3 /Issue:, 2018 |  Subject: Civil |  (Academic Journals)
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