Articles

Journal: Bharati Law Review Results: 161

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 with complex and vague precision. Its evolutiona  ...Read More

By: Prof. Dr. A. Kingsley Anya And Dennis Odigie | | International Law

A Contemporary Analysis Of Right To Surrogacy By Screening Gender Justice And Adoptions In India

Among the several considerable issues relating to gender injustice and equality, surrogacy is another which added new flavor to it. Irrespective of s  ...Read More

By: Dr. Priyanka R. Mohod And Pankaj Umbarkar | | Miscellaneous

A Critical Overview of Censorship in Indian Cinema in the Light of Role of CBFC

Cinema is an artistic expression of ideas, stories and often opinions, sometimes inspired by reality occasionally set to music, designed to enthral,  ...Read More

By: Satyam Rathore | | Miscellaneous

A Symbiotic Relation Between Human Rights And Consumer Protection

The word consumer is generic and broad, encompassing different categories of persons. The hirer, the buyer, the patient seeking medical services, the  ...Read More

By: Dr. Shubhada Gholap | | Human Rights

Access to Medicines: TRIPS Agreement, Doha Declaration and India’s Implementing Legislation

There is a conflict between international obligations relating to right to health and patent protection to pharmaceutical products. TRIPS Agreement m  ...Read More

By: Nandita S. Patil | | Intellectual Property Rights

Advertising By Legal Professionals

India is a country having over 1.2 million lawyers.1 However, as stated by Llyod Pearson, a London-based Legal Directories Consultant, there is insu  ...Read More

By: Isha Kalwant Singh | | Miscellaneous

An Insight of the Armed Forces (Special Powers) Act, 1958

The Armed Forces (Special Powers) Act, 1958 is one of the first anti-terrorism legislation which was passed by the Parliament to counter terrorism an  ...Read More

By: Roopal Tripathi And Atipriya Gautam | | Miscellaneous

An Investigation of the Banished Section: Exploring Section 66 A of the IT Act

The genius of the criminal world has been escalating with the ascension of technology. The world has been compelled to sit up and acknowledge the dil  ...Read More

By: P. Surya Teja And Biswaroop Mukherjee | | Information Technology/Cyber Law

Anti-corruption Laws In The Pretext Of Social Justice In India

India is a big democratic country. It is well known for its value based constitutional text. Commendable concern has been given to the concept of jus  ...Read More

By: Dr. D. Rangaswamy | | Criminal

Arbitration and Conciliation (Amendment) Act, 2015 - Key Changes and Circumstances Leading to the Amendments

The President of India promulgated the Arbitration and Conciliation (Amendment) Ordinance, 2015 on October 23, 2015 with a view to amend the Arbitrat  ...Read More

By: Zabeen Motorwala | | Arbitration
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