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BOOK REVIEW JAMES R. MAY AND ERIN DALY, EDS., HUMAN RIGHTS AND THE ENVIRONMENT: LEGALITY, INDIVISIBILITY, DIGNITY AND GEOGRAPHY (EDWARD ELGAR 2019)

May and Daly, professors at Widener University Delaware Law School in the United States, have long b....

Author: David Takacs   Year: 2019 /Vol: 15 |  Subject: Environment |  (Academic Journals)

John A.P. Chandler, Petroleum Resource Management: How Governments Manage their Offshore Petroleum Resources (Edward Elgar 2018)

Effective natural resource management requires a robust legal framework. In carefully comparing and ....

Author: Roopa Madhav   Year: 2019 /Vol: Volume 15 |  Subject: Environment |  (Academic Journals)

Rantzeska Papadopoulou, The Protection of Traditional Knowledge on Genetic Resources (Edward Elgar 2018)

Traditional Knowledge (TK) is a subject matter which cuts across different spheres of legal regulati....

Author: Shachi Singh   Year: 2019 /Vol: Volume 15 |  Subject: Environment |  (Academic Journals)

ENHANCING BOTSWANA'S ENVIRONMENTAL PERFORMANCE BY 2023

Presumably in recognition of the fact that Botswana is, in some respects, one the most highly polluted countries,1 and the fact that the country has not fared as well as would have been preferable, th....

Author: Tinashe Madebwe   Year: 2019 /Vol: 15 |  Subject: Environment |  (Academic Journals)

A Paradigm Shift In Courts' View On Nature: The Atrato River And Amazon Basin Cases In Colombia

The ecocentric rights paradigm – also expressed as ‘rights of nature’– gains increasing traction at the national and international levels. While in some countries revolutionary ecocentric laws have be....

Author: Paola Villavicencio Calzadilla   Year: 2019 /Vol: Volume 15 |  Subject: Environment |  (Academic Journals)

AN EVALUATION OF THE IRAQI DRAFT LAW ON THE PROTECTION AND EXCHANGE OF PLANT GENETIC RESOURCES FOR FOOD AND AGRICULTURE

In Iraq, the Draft Law on the Protection and Exchange of Plant Genetic Resource for Food and Agriculture (DLPEP) is currently awaiting the endorsement of Parliament. The proposed law is expected to se....

Author: Nihaya Khalaf   Year: 2019 /Vol: 15 |  Subject: Environment |  (Academic Journals)

Institutional Mechanisms For Biosafety In Nigeria: An Appraisal Of The Legal Regime Under The National Biosafety Management Agency Act, 2015

In view of the significance of the trade and development consequences in the use and transboundary movement of genetically modified organisms (GMOs), Nigeria and a few African countries have made some....

Author: Menes Abinami Muzan   Year: 2018 /Vol: Volume 14 |  Subject: Environment |  (Academic Journals)

Financialization of Mother Earth: Do Offsets and Payments or Rights-based approaches provide for better Conservationist approaches?

There are several competing approaches towards appreciating nature and natural resources in the context of climate change. The first can be termed financialization, defined by the Oxford Dictionary as....

Author: Hans Morten Haugen   Year: 2018 /Vol: Volume 14 |  Subject: Environment |  (Academic Journals)

Appellate Authorities Under Pollution Control Laws In India: Powers, Problems And Potential

Over the last four decades, courts in India have developed a rich jurisprudence on environmental issues. The large body of environmental case-law reflects the judiciary’s predominant approach to envir....

Author: Shibani Ghosh, Sharachchandra Lele And Nakul Heble   Year: 2018 /Vol: Volume 14 |  Subject: Environment |  (Academic Journals)

Book Review : Malgosia Fitzmaurice, Attila Tanzi and Angeliki Papantoniou, EDS., Multilateral Environmental Treatises (Elgar Encyclopaedia of Environmental Law Volume V)

There are over 500 environmental multilateral environmental agreements (MEAs) in force today.1 The m....

Author: Feja Lesniewska   Year: 2018 /Vol: Volume 14 |  Subject: Environment |  (Academic Journals)
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