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UNDERSTANDING PENAL POPULISM IN THE BACKDROP OF UNFOUNDED DEVELOPMENTS IN RAPE LAWS

This paper concerns the recent developments in rape laws through multiple legislative amendments introducing death penalty as a punishment for rape of women below 12 years of age. The author has atte....

Author: Anmol Jain   Year: 2019 /Vol: Volume 5, Issue 2 |  Subject: Criminal |  (Academic Journals)

THE PATENTING OF LIFE FORMS

Biological exploration has been broadening its horizons to infinite spaces. It was not long ago that living organisms which are naturally occurring entities in the world were free from the intrusion o....

Author: Siddharth Jain and V. Saketh Roy Vydyula   Year: 2019 /Vol: Volume 5, Issue 2 |  Subject: Intellectual Property Rights |  (Academic Journals)

REFUGEE PROTECTION IN INDIA: THE CONUNDRUM OF HUMAN RIGHTS AND STATE SOVEREIGNTY

Refugees have been permitted to take abode in India for centuries. However, there is no well-defined law on refugees in India. Ad-doc policies and judicial pronouncements have provided some relief on ....

Author: Dr. Garima Tiwari and Ankit Dhotrekar   Year: 2019 /Vol: Volume 5, Issue 2 |  Subject: Human Rights |  (Academic Journals)

JUDICIAL PATTERNS IN THE ENFORCEMENT OF FOREIGN JUDGMENTS: INTERNATIONAL CHILD CUSTODY ISSUES

The cases concerning parental child abduction often raise questions of comity of courts principle since they are generally cross-jurisdictional. The comity of courts principle requires that courts eff....

Author: Lakshana R   Year: 2019 /Vol: Volume 5, Issue 2 |  Subject: Family Law |  (Academic Journals)

Trademark Infringement Through Keyword Advertising In India: Issues And Challenges

The number of internet users all over the world has surpassed the 3 billion mark in 2014 and India alone contributes more than 300 million people to this number. The Internet has undoubtedly become an....

Author: Chiranjeev Gogoi   /Vol: Volume 4.2 /Issue:-2018 |  Subject: Intellectual Property Rights |  (Academic Journals)

Section 498-a: Swinging Between Extremesto Find The Perfect Balance?

The Indian legal framework is extremely robust. The judiciary has, over time, expanded and enveloped numerous rights and have afforded protection to citizens ensuring well-being for all. Women’s right....

Author: Saif Rasul Khan   /Vol: Volume 4.2 /Issue:-2018 |  Subject: Criminal |  (Academic Journals)

Beyond The Risk Society: Tackling The Threats To Human Security

In the recent times we need human security more than ever. With new threats developing every single day – from poverty to hunger; from unemployment to overpopulation; climate change, environmental iss....

Author: Deeya Barik   /Vol: Volume 4.2 /Issue:-2018 |  Subject: Human Rights |  (Academic Journals)

Sting Operations: The Role Of Media As A Vigilante

A sting operation is an investigative exercise undertaken by media to uncover the malpractices prevalent in the society. It is an inseparable part of the modern news casting, albeit with questionable ....

Author: Ahkam Khan And Parimal Kashyap   /Vol: Volume 4.2 /Issue:-2018 |  Subject: Media and Telecommunication |  (Academic Journals)

Revisiting Victim Compensation In India

The carriage of justice is often misconceived to halt at the signature on a judgment; however, the true destination lies at the lap of the victim. While it is the courts that preserve the sanctity of ....

Author: Vibha Mohan   /Vol: Volume 4.2 /Issue:-2018 |  Subject: Criminal |  (Academic Journals)

Comparative Advertising and Generic Disparagement: A Probe into its Status in the Indian Legal System in the light of Recent Cases

Advertising means, the making of a representation in any form in connection with a trade, business, craft or profession in order to promote the supply of goods and service. Whereas, Comparative advert....

Author: Pratyayee Saha And Rudrani Sengupta   Year: 2018 /Vol: Volume 4.2 /Issue:, 2018 |  Subject: Intellectual Property Rights |  (Academic Journals)
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