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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 |  Subject: Intellectual Property Rights |  (Academic Journals)

A Conceptual And Legal Analysis On How Film Censorship Hampers The Freedom Of Artistic Expression

Freedom of artistic expression is the principle that an artist should be unrestrained by law or convention in the making of his or her art. All persons enjoy the right to freedom of artistic expressio....

Author: Chandana Arval   Year: 2017 /Vol: Volume 3 |  Subject: Media and Telecommunication |  (Academic Journals)

Cybersecurity- Its effects on National Security and International Relations

The concept of Information and Communication Technologies (ICTs) and cyber laws all over the world is relatively new in comparison to the rest of the laws that are legislated. With 1990s seeing its in....

Author: B. Venkatraman And Karun Gupta   Year: 2017 /Vol: Volume 3 |  Subject: Information Technology/Cyber Law |  (Academic Journals)

The Concept Of Deceptive Similarity: Law & Public Policy

A trademark refers to the visual symbol in the form of word, a device, or a label which is applied to the articles of commerce with the sole motive to indicate to the consumers that the goods are thos....

Author: Prabhdeep Kaur Malhotra   Year: 2017 /Vol: Volume 3 |  Subject: Intellectual Property Rights |  (Academic Journals)

Potential Role Of Investor Voting Rights In Corporate Control

The Securities and Exchange Board of India, acting as the gateway to the Indian Financial System, has devised a set of Substantial Acquisition of Shares and Takeover Regulations (SAST) which are trigg....

Author: Tushar Kumar   Year: 2017 /Vol: Volume 3 |  Subject: Capital Market |  (Academic Journals)

Transformative Constitutionalism and the Judicial Role: Balancing Religious Freedom with Social Reform

Constitutions are, stricto sensu, documents that contain provisions governing the interrelationship of the various organs of the state, and provide for checks to prevent abuse of power by them. Howeve....

Author: Sanskriti Prakash And Akash Deep Pandey   Year: 2017 /Vol: Volume 4.1 |  Subject: Constitution |  (Academic Journals)

Tax Liability Of Non-residentswith Special Reference To Foreign Law Firms

In today’s world of liberalization, privatization and globalisation, it is common for businesses and individuals, who are residents in one country to make earnings, profits, etc. i.e. taxable income i....

Author: Isha Kalwant Singh   Year: 2017 /Vol: Volume 3 |  Subject: Direct Taxation |  (Academic Journals)

Decent Work for Domestic Workers: Reflections in the Indian Legal Context

Domestic work is one of the most important avenues of work for semi-literate or illiterate people. In fact, it is the primary source of employment for women working in unorganized sector. Increase in ....

Author: Shraddha Gome   Year: 2017 /Vol: Volume 4.1 |  Subject: Employment Laws |  (Academic Journals)

Wombs For Rent- An Addition To The Ban-wagon

Religions all over the world have been a bystander to the notion of surrogacy. From one of the most oldest religions, Hinduism embracing this concept in the Bhagvata Purana where Balaram was conceived....

Author: Vaidehi G. Balvally   Year: 2017 /Vol: Volume 3 |  Subject: Human Rights |  (Academic Journals)

Illegitimacy: An Illegitimate Concept

Illegitimacy is a status acquired at birth which characterises a child born to parents who are not legally married to each other. An illegitimate child faces many legal and social disabilities. Such ....

Author: Radhika Yadav   Year: 2016 /Vol: Volume 3 |  Subject: Family Law |  (Academic Journals)
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