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A “Philosophy-Evolution” Of Self-determination In International Law And Politics: A Basket Full Of Water?

The right to self-determination has over the years metamorphosed to a principle of international law....

Author: Prof. Dr. A. Kingsley Anya And Dennis Odigie   Year: 2018 /Vol: Volume 7 /Issue:,2018 (4) |  Subject: International Law |  (Academic Journals)

Does Indian law and Feminism discriminate against Men? - A Comparative Study (USA, UK, Canada) In relation to Domestic Violence against Men in India

Fear of aging, rape, less physical strength, fear of being physically overpowered, economic dependen....

Author: Ashish Virk   Year: 2018 /Vol: Volume 7 /Issue:, 2018 (4) |  Subject: Miscellaneous |  (Academic Journals)

Mitigating Ends of Justice to Victims of Crime: A Comparative Analysis

In the present social welfare state there is no scope for personal vendetta or revenge as it is the ....

Author: Dr. Anand Deshmukh   Year: 2018 /Vol: Volume 7 /Issue:,2018 (4) |  Subject: Criminal |  (Academic Journals)

The Challenges to Family Courts in India: A Discord between Expectations and Aspirations

The researcher through this paper tries to analyse the numerous challenges that are faced by the fam....

Author: Payas Jain   Year: 2018 /Vol: Volume 7 /Issue:,2018 (4) |  Subject: Family Law |  (Academic Journals)

Global Warming And The Greening Of Religion

Global warming has been a serious issue since a long time. It has shown various harmful effects on t....

Author: Shweta Pandey   Year: 2018 /Vol: Volume 7 /Issue:,2018 (4) |  Subject: Environment |  (Academic Journals)

The RTE Act 2009: Issues to Ponder

The paper throws light on the perception of the RTE Act among the schools in general and with regard....

Author: Dr. Dolly Singh   Year: 2018 /Vol: Volume 7 /Issue:,2018 (4) |  Subject: Education |  (Academic Journals)

Violation of Human Rights by Multinational Corporations: Techno-legal Perspective

Multinational Corporations are unavoidable in today’s globalized world. They have catapulted markets....

Author: Swatee Yogesh   Year: 2018 /Vol: Volume 7 /Issue:,2018 (4) |  Subject: Human Rights |  (Academic Journals)

Impact of FDI In India’s Retail Sector on Fundamental Rights

The government decision to introduce and expand Foreign Direct Investment (FDI) in India’s retail sector has raised hue and cry amongst small shopkeepers/retailers (like kirana stores) who are vehemen....

Author: Adv. Priti Ramani Nayyar   Year: 2018 /Vol: Volume 7 /Issue:,2018 (4) |  Subject: Banking/Forex |  (Academic Journals)

Violencia Sexista : A Critical Study

It is a fact that we are living in the 21st century where we talk a lot about technological advancem....

Author: Chayanika Basu   Year: 2018 /Vol: Volume 7 /Issue:,2018 (4) |  Subject: Human Rights |  (Academic Journals)

Concept Of Social Democracy And Social Justice: Judicial Approach

Concept of democracy and justice has undergone changes from time to time, from country to country an....

Author: Dr. Naresh Waghmare   Year: 2018 /Vol: Volume 7 /Issue:,2018 (4) |  Subject: Jurisprudence |  (Academic Journals)
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