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Climate Change And Technology Transfer: Tying The Knot Through Human Rights

Mindless exploitation of nature has caused immense damage to human environment. Human activity throu....

Author: Uday Shankar, Tapas K Bandopadhayay And Chandrika Mehta   Year: 2018 /Month: 1 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

Patenting In Renewable Energy Sector- An Analysis

Renewable resources are a part of Earth's natural environment and the largest components of its ecos....

Author: Shweta Khurana And T K Bandyopadhyay   Year: 2018 /Month: 1 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

Grasping Climate Technology Transfer: A Brief Discussion On Indian Practice

Technological solutions are imperative for curbing the menaces of climate change. Thus, development ....

Author: Arindam Basu   Year: 2018 /Month: 1 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

Insights For Climate Technology Transfer From International Environmental And Human Rights Law

The transfer of technologies to support the development of low-carbon pathways - that are fundamental for the mitigation of climate change - is frequently claimed to be hindered by the protection affo....

Author: Kim Bouwer   Year: 2018 /Month: 1 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

Ensuring Longevity Of Traditional Knowledge Associated With Biodiversity To Address Climate Change

Traditional Knowledge is integrally linked to human welfare. The necessity to harvest traditional kn....

Author: M Padmavati   Year: 2018 /Month: 1 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

Climate Change And The Patent Regime: Are Patents The Answer?

Next to nuclear annihilation, climate poses the greatest threat to life as we know it. Climate refugees are becoming a reality and it is expected that by 2050 most of the Pacific Islands will be under....

Author: A Rosencranz, P Modi, S Parab And A Vora   Year: 2018 /Month: 1 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

Exploring The Possibilities Of Utility Models Patent Regime For Grassroots Innovations In India

Patents are considered to be the most authoritative rights which incentivise the knowledge producer. However, the current patent system is criticised by many scholars for favouring the formal sector i....

Author: Gautam Sharma And Hemant Kumar   Year: 2018 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

Intellectual Property and Intellectual Rights: Issues of co-relation

The article examines the legal nature of intellectual property and intellectual rights according to international, Russian and Kazakhstani intellectual property law and establishes the differences bet....

Author: Valeriy N. Lisitsa   Year: 2018 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

Geographical Indications In Horticulture: An Indian Perspective

Geographical Indication, an exclusive community rights, recognizes crucial roles played by location, climate and human know-how in making the products distinguished on the basis of their unique intrin....

Author: Kundan Kishore   Year: 2018 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)

Competition And Consumer Privacy In The Cyberspace Market

This paper will examine legal and marketing implications of certain Internet technological developments impacting competition and consumer protection in cyberspace. The paper will explore to what exte....

Author: Joseph A Klien, Pm Rao And Manoj Dalvi   Year: 2018 /Vol: Volume 23 |  Subject: Intellectual Property Rights |  (Academic Journals)
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